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Report No. 85

14.4. Position under Interest Act, 1978.-

Similar position prevailed in civil courts in regard to interest on damages before 1978. Until very recently, in a civil court, interest could not be awarded on unliquidated damages.1 It could only be awarded on a liquidated sum-"debt or sum certain", as is often put.

1. See Law Commission of India, 63rd Report (Interest Act, 1839), para. 5.1.



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




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