AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 85

3.54. Limits-Narrow views.-

The precise limit that the legislature should fix in this behalf must always remain a matter of controversy; opinions are bound to differ. The loss of income of these suffering personal injuries or (in case of death) the consequential loss caused to those who can claim compensation on death, ranges within very wide limits. The law can only strike a middle. Of course, even then whatever limit is laid down at a particular time might, in view of inflation, need periodical revision.



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




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys