AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 85

14.9. Recommendation to revise section 110CC.-

In the light of the above discussion, we recommend that section 110CC should be revised as under:-

"110CC. Where any Court or Claims Tribunal allows a claim for compensation made under this Chapter, such Court or Tribunal shall have the same power to direct the payment of interest on the sum awarded as a civil court trying a civil suit has under the law for the time being in force, including the Interest Act, 1978 and "section 34 of the Code of Civil Procedure, 1908, and shall, notwithstanding anything to the contrary contained in any law for the time being in force, make a direction accordingly unless the Court or Tribunal, for reasons to be recorded, considers such a direction unjust:

Provided that unless the Court or Tribunal, for reasons to be recorded, directs otherwise, the rate of interest shall not less than twelve per cent. per annum for the period beginning with the date of making of the claim."

1. Section 34, Code of Civil Procedure, as amended in 1976.



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




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys