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

Report No. 85

4.8. Recommendation as to section 95(1), proviso.-

Our recommendation, then, is to delete clause (ii) of the proviso to section 95(1). Clause (i), which excludes employees, may be retained. Employees would be governed by the Workmen's Compensation Act, and the present restriction should, therefore, cause no hardship. Clause (iii) may also continue.



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