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Report No. 85

7.10. Section 110(4).-

Section 110(4) provides that where two or more Claims Tribunals are constituted for any area, the State Government may, by general or special order, regulate the distribution of business among them. Distribution of business should be appropriately vested in the High Court1. Accordingly, in this sub-section, the High Court should be substituted in place of the "State Government".

1. Para. 7.2, supra.



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




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