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Report No. 85

1.7. Forum for adjudication.-

Until 1956, however, there was no adequate machinery for the adjudication of claims for compensation for such accidents. It was in 1956 that certain important amendments were made in the Act which completely changed the complexion of the proceedings that might be taken under the Act.



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




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