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

Report No. 85

6.6. Rule in Tamil Nadu.-

In August 1976 the State of Tamil Nadu introduced a rule1 which requires the investigating police officer to obtain an application for compensation signed by the victim (or by the legal representatives of the deceased victim) and to send it to the Claims Tribunal, without waiting for the result of the investigation into the accident. We do not, however, consider it necessary to go to that length. In our opinion, it is enough if a duty to transmit information is imposed, as above.

1. Tamil Nadu Motor Vehicle Accident Claims Tribunal Rules, rule 3A (August 1976); P.B. Patwari Saga of Unique etc. Justice, (3 April, 1980) M1_,J 39 (41).



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