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Report No. 85

Chapter 10

Option Regarding Claims for Compensation

Section 110AA

10.1. Section 110AA.-

This takes us to section 110AA, which is a negative provision and reads

"110AA. Option regarding claims for compensation in certain cases.- Notwithstanding anything contained in the Workmen's Compensation Act, 1923 (8 of 1923), where the death of or bodily injury to any person gives rise to a claim for compensation under this Act and also under the Workmen's Compensation Act, 1923, the person entitled to compensation may claim such compensation under either of those Acts, but not under both."

10.2. No change.- The section deals with a very special case, and needs no change.



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




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