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

Report No. 85

1.18. Past Reports of Law Commission.-

Before we proceed to discuss in detail various aspects of the subject, we may refer, in brief, to some of the past Reports of the Commission which are relevant to the subject of compensation for accidents caused by the use of motor vehicles. As already stated,1 compensation for injury caused by automobiles in "hit-and-run" cases was the subject-matter of a Report forwarded by the Law Commission several years ago.2 The need for expediting the trial and disposal of claims instituted before Tribunals constituted under the Motor Vehicles Act, 1939, was stressed by the Law Commission in its Report on arrears in courts, dealing, respectively, with trial courts3, and High Courts and other appellate courts.4

1. Para. 1.16, supra.

2. Law Commission of India, 51st Report (Compensation for injury caused by automobiles in hit-and-run cases) (September, 1972).

3. Law Commission of India, 77th Report (Delay and Arrears in Trial Courts), paras. 10.3 and 10.4.

4. Law Commission of India, 79th Report (Delay and Arrears in High Courts and other Appellate Courts), para. 7.10, Category III (b). See also para. 7.9, infra.



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