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Report No. 85

1.17. Reforms relating to Tribunals and procedure.-

Realising that it is desirable that cases arising out of the use of the motor car should not choke the ordinary channels of litigation, the legislature in India has already provided special tribunals in the Motor Vehicles Act for the expeditious disposal of such litigation. However, in order that this object may be effectively achieved, it is necessary that the tribunals contemplated by the Act should be constituted in adequate numbers, and also that their procedure should be streamlined and made as speedy as possible, consistent with the demands of justice. Our recommendations to be made in this regard will bear this aspect also in mind.



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




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