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Report No. 85

7.3. Section 110(1), proviso-Claims for damage to property.-

We now come to the proviso to section 110(1), (as amended in 1969). Section 110(1), main paragraph, empowers the Tribunal to adjudicate not only claims for compensation for death or bodily injury, but also claims for damage to any property of a third party so arising or both. The proviso to this sub-section, however, enacts that "where such claim includes a claim for compensation in respect of damage to property exceeding Rs. 2,000, the claimant may, at his option, refer the claim to a civil court for adjudication and where a reference is so made, the Claims Tribunal shall have no jurisdiction to entertain any question relating to such claims".



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




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