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Report No. 85

1.16. Compensation by the State not discussed.-

We do not, however, propose to consider the question of compensation by the State to all victims of accidents caused by motor vehicles. Even the very limited recommendation for such compensation made by the Law Commission in one of its earlier Reports for "hit-and-run" cases has not been implemented so far.1 In this position, we do not think that any more comprehensive scheme of compensation by the State stands a reasonable chance of acceptance in the immediately foreseeable future. What is proposed in the present Report is a detailed examination of Chapter 8 of the Motor Vehicles Act, 1939, in so far as it is concerned with claims for compensation for death or injury caused by accidents arising out of the use of motor vehicles. Our principal objective will be to suggest rationalisation of the provisions as to liability, improvement in the machinery for adjudication of compensation and other reforms intended to tidy up the relevant provisions.

1. Law Commission of India, 51st Report (Compensation for injury caused by automobiles in hit-and-run cases) (September, 1972).



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




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