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Report No. 85

Procedure-Formal application.- The procedure is briefly this.1 The applicant for compensation submits a formal application to the Commission, and in many cases the decision is made by the staff of the Commission, with scope for an application for review to the Commission (with hearing). There is an appeal to an independent appeal authority and a further appeal (with leave) to the Supreme Court. An appeal, with leave, can be filed in the court of appeal against the decision of the Supreme Court. There are detailed provisions for the assessment of earnings.

1. See Hepple Tort, (1979) Appendix 5, pp. 715-722 and Supplement, p. 732.



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




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