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Report No. 77

10.4. Power of appointing Accidents Claims Tribunals to be with High Court.-

We are also of the view that the power of designating and appointing judicial officers as the Motor Accidents Claims Tribunal1' should vest in the High Court. Every effort should be made to see that such claims are disposed of within a period of less than a year. Likewise, the courts dealing with matrimonial cases should give priority to the disposal of these cases.

1. Section 110, Motor Vehicles Act, 1939.



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