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Report No. 106

1.2. Importance of the subject.-

The matter is of some practical importance, and the subject needs to be considered at some length, because the present law does not achieve full justice. The threads of controversy, have somehow got entangled; and if one is to have a clear picture of the law on the subject, one has to bear in mind several aspects relevant to the transfer of a motor vehicle1. By reason of the complicated nature of the legal position, the interests of social justice have suffered seriously2, in the context of effective provision for compensation for accidents caused by motor vehicles3. In view of the importance of the matter, the Law Commission has taken up the subject of its own.

1. Chapter 2, infra.

2. Chapter 3, infra.

3. See para. 2.14, infra.



Section 103A of the Motor Vehicles Act, 1939 - Effect of Transfer of a Motor Vehicle on Insurance Back




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