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Report No. 85

14.6. Need for parity as regards period before claims.-

In our opinion, justice requires that the Court or Tribunal adjudicating a claim under Chapter 8 of the Motor Vehicles Act should, in this particular sphere, have the same powers as a Court which tries a civil suit. It would therefore be appropriate to revise section 110CC to confer such a power.



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




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