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Report No. 85

11.5. Kerala view.-

The Kerala High Court has also held,1 in a case involving death caused by a motor accident, that brothers and sisters are not entitled to rank as dependants under the Fatal Accidents Act. The judgment, though not directly discussing the question of construction of the Motor Vehicles Act, seems to imply that the Fatal Accidents Act would govern right to compensation.

1. P.B. Kader v. Thalchamma, AIR 1970 Ker 241.



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




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