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Report No. 85

5.2. Need to delete the limits.-

These limits were inserted at a time when the concept of social justice had not developed fully. They apply only as against the insurer. It is a matter for serious consideration whether today there should be any such monetary limits on the liability of the insurer only. These monetary limits, fixed somewhat arbitrarily on the basis of the nature of the vehicle and its size, and applicable only against the insurer, appear somewhat anachronistic. There appears to be no justification for imposing a pecuniary limit on the liability of the insurer, when there is no such limit on the liability of the person insured.



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




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