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Report No. 85

12.3. Section 110BB to be inserted.-

In the light of the above discussion, we recommend the insertion of the following new section:-

"110B. 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 by such person or, on behalf of such person-

(a) by a legal practitioner,

(b) in the case of any insurance company, by an officer of the company, or

(c) with the permission of the Claims Tribunal, by any other person, duly authorised by the first-mentioned person."



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




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