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Report No. 85

12.2. Madhya Pradesh rule.-

We may in this connection, refer to the Madhya Pradesh rule1, which provides that any appearance, application or act required to be made or done by any person before a Claims Tribunal (other than an appearance of a party which is required for the purpose of his examination as a witness) may be made or done on behalf of such person by a legal practitioner, or by an officer of an insurance company, or with the permission of the Claims Tribunal, by other person so authorised. It is desirable to insert a similar provision permitting a party to appear by a legal practitioner or by other authorised person in proceedings relating to claims for compensation under the Act.

1. Rule 18, Madhya Pradesh Motor Accidents Claims Tribunal Rules, 1959.



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




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