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Report No. 85

Chapter 13

Evidence and Procedure

Section 110C

13.1. Mode of recording evidence.-

We now come to the question of evidence and procedure in proceedings before the Claims Tribunal. The Tribunal has power to take evidence on oath.1 The Act does not lay down, in detail, the mode of recording evidence; the matter is left to be dealt with by rules to be made by the State Governments.2 Generally, these rules require that the Tribunal should make a brief memorandum of the substance of the evidence of each witness. Though the award of the Tribunal is subject to certain monetary limits,3 a verbatim record of the evidence is not, as a rule, required, though sometimes medical evidence is required to be recorded verbatim. The position does not seem to need modification.

1. Section 110C(2).

2. Section 111A, main para.

3. Section 110D.



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




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