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Report No. 85

9.13. Recommendation to define "legal representative".-

On a careful consideration of the matter, we are of the view that the law on this important point should be settled, and to achieve that object, a precise definition of the expression "legal representative" should be inserted in the Act.

9.14. Further, in our opinion, it would be appropriate to assign to the expression "legal representative" the same meaning as has been given to the expression "representative" for the purposes of the Fatal Accidents Act1. This would effectively carry out the purpose of social justice underlying Chapter 8 of the Act, to which the Fatal Accidents Act is the nearest approximation. We would also prefer to make the provision to be inserted on the subject self-contained.

1. Paras. 9-12, supra.



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




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