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Report No. 85

4.2. Section 95(1), proviso.-

Section 95(1), proviso, reads as under:-

"provided that a policy shall not be required:-

(i) to cover liability in respect of the death, arising out of and in the course of his employment, of the employee of a person insured by the policy or in respect of bodily injury sustained by such an employee arising out of and in the course of his employment other than a liability arising under the Workmen's Compensation Act, 1923 in respect of the death of, or bodily injury to, any such employee:-

(a) engaged in driving the vehicle, or

(b) if it is a public service vehicle, engaged, as a conductor of the vehicle or in examining tickets on the vehicle, or

(c) if it is a goods vehicle, being carried in the vehicle; or

(ii) except where the vehicle is a vehicle in which passengers are carried for hire or reward or by reason of or in pursuance of contract of employment, to cover liability in respect of the death of or bodily injury to persons being carried in or upon or entering or mounting or alighting from the vehicle at the time of the occurrence of the event out of which a claim arises, or

(iii) to cover any contractual liability".



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




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