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Report No. 85

15.3. Section 110D(2)-Appeal in petty cases.-

The next point concerns sub-section (2). At present, under section 110D(2), no appeal lies against an award of the Tribunal when the amount in dispute does not exceed Rs. 2,000. This figure was inserted in 1956. Since then, there has been a steep fall in the purchasing power of the rupee. In view of this development, we recommend that sub-section (2) of section HOD should be revised by substituting, for the words "two thousand rupees", the words "five thousand rupees".



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




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