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Report No. 85

9.4. Section 110A(1)(b)-"Legal representative".-

As to cases where the (prospective) claimant dies before the filing of the claim, the position needs to be examined. Here again, if death resulted from the bodily injury,1 the cause of action would survive under section 306.

1. For injury to property, see para. 9.5, infra, and the Legal Representatives Suits Act, 1855.



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




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