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Report No. 85

13.3. Provisions to be made in rules.-

All this shows the need for well-drafted and comprehensive rules as to matters for procedure. We do not consider it necessary to recommend an amendment of the Act for the purpose mentioned above, but we would draw the attention of the State Governments to the need for making comprehensive rules on the subject of procedure, so as to expedite disposal and avoid controversies on matters of detail.



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




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