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Report No. 149

Section 161:

4. In section 161:

(i) In sub-section (1), for the existing clause (a) substitute the following:

"(a) 'permanent disablement' shall have the same meaning as in section 142."

(ii) For sub-section (3), substitute the following:

"(3) Subject to the provisions of this Act and the scheme, there shall be paid as compensation, in respect of a hit and run motor accident, a fixed sum, which shall be-

(a) in respect of the death of any person resulting from such accident, rupees one lakh;

(b) in respect of the permanent disablement of any person resulting from such accident, rupees sixty thousand; and

(c) in respect of serious injury other than permanent disablement resulting from such accident, rupees five thousand."

(Para 5.2)



Removing certain deficiencies in the Motor Vehicles Act, 1988 Back




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