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Report No. 85

Benefits under the uniform Act in U.S.A.- The Uniform Act establishes certain compulsory minimum benefits called "basic reparation benefits" which are to be paid without regard to fault to persons suffering loss from injury arising out of the maintenance or use of a motor vehicle. Only the following persons are wholly excluded from the benefits:-

(1) persons who intentionally injure themselves or others (and their survivors);

(2) person who "convert" motor vehicle-but they can claim under their own insurance or if they are under the age of 15 year1.

There seems to be no over-all limit in point of dollars or for time with respect to benefits for loss of work, economic loss to survivors and replacement service loss.

1. 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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