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Report No. 85

7.7. Recommendation.-

In view of what is stated above, we recommend that the proviso to section 110(1) should be deleted.

7.8. Section 110(2).- Section 110(2) needs no comment.

7.9. Section 110(3).-

Section 110(3) prescribes the qualifications of a member who is appointed to preside over the Accident Claims Tribunal, and requires that he should be a person who:-

(a) is, or has been, a judge of a High Court, or

(b) is, or has been, a district judge, or

(c) is qualified for appointment as a judge of the High Court". The sub-section needs no change.



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




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