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Report No. 85

3.51. Position in U.S.A.-

Several States in U.S.A. that have enacted "no fault" statutes have also imposed a pecuniary limit on the benefits to be claimed under the scheme. There are separate limits in regard to-(i) damages under the head of medical benefit, and (ii) damages on account of loss of earnings. The figures vary from State to State, depending on the economic conditions in the State and other factors. It appears that Connecticut, Floroda, Georgia, Hawaii, Kansas, Kentucky, Massachussets, Navada, North Dakota and Utah are amongst the 'low benefit' states. Most of them provide Personal Injury Protection (No fault), medical and wage loss coverage, totalling less than 15,000 dollars. The limitations (maximum) that we have in mind will be apparent from our detailed recommendations,1 to be indicated later.

1. See para. 3.62 and para. 3.63, infra.



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




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