AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Railways Act, 1989


128. Saying as to certain rights.

(1) The right of any person to claim compensation under section 124 6[or section 124A] shall not affect the right of any such person to recover compensation payable under the Workmen's Compensation Act 1923 (8 of 1923), or any other law for the time being in force but no person shall be entitled to claim compensation more than once in respect of. the same accident.

(2) Nothing in sub-section (1) shall affect the right of any person to claim compensation payable under any contract or scheme providing for payment of compensation for death or personal injury or for damage to property or any sum payable under any policy of insurance.



Railways Act, 1989 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys