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Report No. 85

2.3. Grouping of provisions.- The provisions in Chapter 8 can be grouped as below:-

Section

Topic

Sections 93-95A. The requirement of insurance of motor vehicles against third party risks.
Sections 90-102. The liability of the insurer vis-a-vis the person alleged to have suffered death or bodily injury arising out of the use of the insured motor vehicles.
Sections 103-107. Provisions relating to the certificate of insurance, its effect, production and notification.
Section 108. Co-operative insurance.
Section 109. Duty (of certain authorities) to furnish particulars of vehicles involved in accidents.
Sections 110-110F. Claims Tribunals.
Sections 111-111A. Rules.


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




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