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Report No. 85

15.4. Section 110E-Recommendation for deposit of amount of award.-

Section 110E provides that where any money is due from any person under an award, the Claims Tribunal may, on an application made to it by the person entitled to the money, issue a certificate for the amount to the Collector and the Collector shall recover the same in the same manner as arrears of land revenue. Every one knows the long delay that is involved in the complex and time-consuming process of the recovery of any amount as an arrears of land revenue. Considerable delay is therefore caused in the payment of the compensation amount to the person entitled to it.

It is, therefore, desirable that a specified provision should be included in the Act, laying down that when an award is made under section 11013, the person directed to pay and involved in the accident shall deposit the amount in the Claims Tribunal within thirty days of the date of the making of the award. The amount may be deposited either in cash or by a cheque on a Scheduled Bank. In the event of an appeal being filed by the assured or the person against whom the award is made, the amount deposited in the Claims Tribunal should be made payable to the person entitled to it, only on his furnishing a bank guarantee for the return of the amount if the High Court sets aside the award or in appeal reduces the amount of compensation.



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




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