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Report No. 85

Uniform Motor Vehicle Accident Reparation Act.- There has also been prepared a uniform law, in the U.S.A. by the title of the Uniform Motor Vehicle Accident Reparation Act which, however, has not yet been enacted in any State1. In the Uniform Act, there is a reparation system in which each person insures himself against the loss incurred in operating a motor vehicle. This principle is regarded as essential to the full and efficient compensation of motor vehicle losses and the rational allocation of the resulting cost2. All persons insured in an automobile accident are assured of benefits for their injuries without regard to fault.

1. Uniform Motor Vehicle Accident Reparation Act.

2. Bombaugh Uniform Motor Vehicles Accidents Reparation Act, (1973) 59 American Bar Association Journal 45.



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




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