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Report No. 85

Chapter 7-The Claims Tribunal: section 110

(7) Section 110(1), proviso, which gives a third party an option to make a claim in the civil court in cases of proprietary damage exceeding Rs. 2,000, should be deleted.1

(8) Section 110(4) should be amended so as to vest the power to distribute business amongst the Claims Tribunals in the High Court and not (as at present) in the State Government.2

(9) In section 110, a provision should be inserted empowering the High Court to transfer proceedings from one Claims Tribunal to another (in the State) in the ends of justice.3

1. Para. 7.7.

2. Para. 7.10.

3. Para. 7.12.



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




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