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Report No. 85

5.8. Revised section 95(2).-

If this alternative scheme (increase of the limit without abolition) is adopted, section 95(2) should be revised as under:-

"(2) Subject to the proviso to sub-section (1), a policy of insurance shall cover any liability incurred in respect of any one accident up to the following limits, namely:-

(a) in the case of bodily injury, rupees two lakhs for each person who claims compensation;

(b) in the case of death, rupees two lakhs for each person for whose benefit the claim is made:

Provided that nothing in this sub-section shall affect any provision of this Act laying down limits as to the quantum of compensation payable in claims before the Claims Tribunal."



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




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