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

Report No. 85

Chapter 5

Appeal and Execution

Sections 110d and 110E and New Section 110EE

15.1. Section 110D(1)-Appeal.-

An appeal is provided by section 110D against the decision of the Claims Tribunal. Sub-section (1) provides that the appeal shall lie to the High Court at the instance of any person aggrieved by an award of a Claims Tribunal. The period of limitation is ninety days relaxable by the High Court for sufficient cause.



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