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Report No. 85

Chapter 14-Interest: section 110CC (proposed)

(15) A new section 110CC should be inserted to provide that in proceedings on a claim for compensation, the Court or Tribunal shall have the same power to direct the payment of interest on the sum awarded as a civil court has under the law (including the Interest Act, 1978 and section 34 of the Code of Civil Procedure, 1908). This provision will have effect notwithstanding any thing to the contrary to any other law. Further, unless there are reasons to the contrary, it should be mandatory to give a direction for the payment of interest. The rate of interest should ordinarily be twelve per cent. and interest should begin with the date of making the claim.1

1. Para.14.9.

Chapter 15-Appeal and execution: sections 110D and 110E, and proposed section 110EE

(16) Provisions should be introduced, requiring a person against whom an award is made by the Claims Tribunal to deposit the entire amount awarded. Detailed provisions are also recommended as to deposit of the amount where the award is made for the first time on appeal (or amount awarded in appeal) and as to the effect of appeal on an amount already deposited.1

1. Para. 15.6.



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




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