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Report No. 85

3.26. Supreme Court decision.-

It is not necessary to go further into the question whether, under the existing provisions of the Motor Vehicles Act, proof of negligence is necessary for award of compensation, as the matter is now concluded by a decision of the Supreme Court1.

1. Minu B. Mehta v. Balkrishna Ramchandra Nayan, (1977) 2 SCR 886: AIR 1977 SC 1248.



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




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