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

The Dourine Act, 1910

9.Compensation for horse destroyed, etc.

When any horse is castrated or destroyed under section 8, the market-value of such horse immediately before it became affected with dourine shall be ascertained; and the State Government shall pay as compensation to the owner thereof-

  1. in the case of a mare which has been destroyed, or of an entire horse which has died in consequence of castration, such market-value, and,
  2. in the case of an entire horse which survives castration, half the amount by which such value has been diminished owing to infection with dourine and castration.


Dourine Act, 1910 Back




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