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Report No. 85

Chapter 2

The Present Law, and General Recommendation as to Chapter 8

2.1. Analysis of Chapter 8.-

Chapter 8 of the Act, entitled "Insurance of Motor Vehicles against third party risks", deals not only with insurance against such risks, but also with liability in respect of death or bodily injury resulting from an accident caused by the use of motor vehicles. The Chapter contains provisions of a substantive character, as well as provisions of a procedural character. Amongst the important substantive provisions may be mentioned provisions relating to liability of the insurer and quantification of that liability. Amongst provisions of a procedural character may be mentioned those concerned with Claims Tribunals.



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




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