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Report No. 85

Earners' scheme in New Zealand.- Part III of the New Zealand Act provides for the establishment of an earners' scheme under which cover may be either-(a) continuous cover, or (b) work accident cover1.

(a) Continuous cover:

This entitles an earner to rehabilitation assistance and compensation in respect of personal injury, "if the accident occurs at any time while the cover continues whether or not the accident arises out of and in the course of his employment."2

Part IV of the Act provides that all persons "shall have cover under the motor vehicle accident scheme in respect of personal injury by a motor vehicle accident in New Zealand and death resulting therefrom", if the vehicle was registered and licenced or required to be registered and licensed3. Cover also extends to accidents involving motor vehicles of visitors to New Zealand,4 towed registered and unregistered vehicles,5 agricultural trailer6 and invalid carriages7.

1. Section 6. Alternatively, one member must be so qualified.

2. Section 7.

3. Section 92.

4. Section 93.

5. Section 94.

6. Section 95.

7. Section 96.



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




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