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Report No. 01

Appendix II

Federal Tort Claims Act (America)

Sub-chapter I.--Administrative adjustment of tort claims against the United States

921. Settlement of claims of $ 1,000 or less; conclusiveness; appropriations:

(a) Subject to the limitation of this chapter, authority is conferred upon the head of each Federal Agency or his designee for the purpose, acting on behalf of the United States, to consider, ascertain, adjust, determine, and settle any claim against the United States for money only, accruing on and after January 1, 1945 on account of damage to or loss of property or on account of personal injury or death, where the total amount of the claim does not exceed $ 1,000, caused by the negligent or wrongful act or omission of any employee of the Government while acting within the scope of his office or employment, under circumstances where the United States, if a private person, would be liable to the claimant for such damage, loss, injury, or death, in accordance with the law of the place where the act or omission occurred.

(b) Subject to the provisions of sub-chapter II of this chapter, any such award or determination shall be final and conclusive on all officers of the Government, except when procured by means of fraud, notwithstanding any other provision of law to the contrary.

(c) Any award made to any claimant pursuant to this section, and any award, Compromise, or settlement of any claim cognizable under this chapter made by the Attorney General pursuant to section 934 of this title, shall be paid by the head of the Federal agency concerned out of appropriations that may be made therefor, which appropriation are hereby authorised.

(d) The acceptance by the claimant of any such award, compromise, or settlement shall be final and conclusive on the claimant, and shall constitute a complete release by the claimant of any claim against the United. States and against the employee of the Government whose act or omission gave rise to the claim, by reason of the same subject-matter.



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