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Report No. 85

14.7. Period after the making of the claim-need for parity.-

As to the period after the making of the claim, the subject (in regard to civil courts) is governed by section 34 of the Code of Civil Procedure. This position should also be reflected in the section dealing with the power of the Court or Tribunal under Chapter 8, and at this stage also, the Court or Tribunal should, in our opinion, have the same power as a civil court.



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




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