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Report No. 85

9.9. Question for consideration.-

Amongst the High Courts, there is a conflict of views.

9.10. Various shades of view-First view.-

According to one view,1-5 the claim under the Motor Vehicles Act would be governed by the substantive provisions of the Fatal Accidents Act.

1. Dewan Hari Chand v. Municipal Corporation of Delhi, AIR 1973 Del 67 (69, 70), paras. 9-10 (Ansari, J.).

2. P.B. Kader v. Thachamma, AIR 1970 Ker 241.

3. Kamala Devi v. Kishan Chand, AIR 1970 MP 168.

4. (a) M. Bhsavalingaiah v. T.P. Papanna, AIR 1972 Mys 63 (68), paras. 23-24; (b) M. Avappan v. Moktar Singh, AIR 1970 Mys 66 (70), para. 10 (Parent).

5. Northern India Transport Insurance Co. Ltd. v. Amravati, AIR 1966 Punj 288 (293), para. 14 (DB).



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




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