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

Report No. 85

1.10. Amendment of 1969.-

By the Amendment Act 56 of 1969, a proviso was added to section 110 of the Motor Vehicle Act, besides making a substantive amendment in the main paragraph of that section. Originally, section 110 permitted petitions before the Claims Tribunal only for compensation for death or bodily injury arising out of the accident. Now, after the amendment of 1969, the third party can make a claim for damage to property also when caused by the accident. The substantive provision creating a minimum statutory liability-section 95-has also been amended so as to provide that an amount not exceeding Rs. 2,000 in respect of the damage to property of the third party, can be recovered from the insurance company.

The amount for which the insurer would be liable was also raised by the same amending Act. It was also provided that where the death of, or bodily injury to, any person gave rise to a claim for compensation under the Motor Vehicles Act, 1939, and also under the Workmen's Compensation Act, 1923, the person entitled to compensation could claim compensation under either, but not under both of these enactments. Further amendments were made in 1978.



Claims for Compensation under Chapter 8 of the Motor Vehicles Act, 1939 Back




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