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Report No. 85

5.4. Removal of limit suggested by High Courts.-

Removal of the limit on the liability had earlier been suggested in the judgments of certain High Courts, for example, Bombay.1

1. Marine and General Insurance Co. v. Balkrishna Ramchandra Navan, AIR 1977 Born 53 (59, 60), para. 33, also referring to the Kerala judgment in Kesavan Nair v. State, (1971) Accident, Claims Journal 219: 1971 Ker LT 380.



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




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