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Report No. 85

11.4. Delhi view.-

The Delhi High Court has expressly held1 that brothers are not entitled to compensation under the Motor Vehicles Act, and that only the persons mentioned in section 1A of the Fatal Accidents Act are so entitled.

1. Dewan Hari Chand v. Delhi Municipality, AIR 1973 Del 67 (70), para. 10 (Ansari, J.).



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




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