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

Report No. 85

16.10. Recommendation to amend section 110A(3).-

We therefore recommend that the following further proviso should be inserted below section 110A(3):-

"Provided that where the accident occurred before the date of constitution of the Claims Tribunal, the period of six months specified in this sub-section shall be computed from the date of constitution of the Claims Tribunal if on that date a suit for damages, or compensation in respect of the accident is not barred under the law of limitation for the time being in force."



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