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Report No. 85

8.5. Another question to be considered later.-

We propose to consider separately another question which (though also relatable to section 110A), has a wider importance1 namely, the question of limitation in regard to cases where the claim arises before the constitution of the Claims Tribunal for a particular area.

1. See Chapter 16, infra.



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




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