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Report No. 85

1.8. Object of amending Bill of 1955.-

In introducing the Amendment Bill1 of 1955, the then Minister of Transport thus explained the object of the Bill2:-

"The State Governments are being empowered to set up tribunals to determine the award of damages in cases of accidents involving the death of, or bodily injury to, person arising out of the use of motor vehicles and also to adjudicate on the liability of the insurer in respect of payment of damages awarded. At present, a court decree has to be obtained before the obligation of the insurance company to meet the claims can be enforced. The amendment is designed to remove the existing difficulty experienced by persons of limited means in preferring claims on account of injury or death caused by motor vehicles."

1. Lok Sabha Bill No. 57 of 1955 which became the Motor Vehicles (Amendment) Act (100 of 1956).

2. Statement of Objects and Reasons, Gazette of India, Extra., Pt. II, section 2, No. 47 November 12, 1955, pp. 555, 626.



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




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