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Report No. 149

Section 168:

(i) In sub-section (3) of section 168, insert the following proviso:

"Provided that the Tribunal may, in appropriate cases and for reasons to be recorded in writing, extend the period above mentioned for making the deposit."

(Para 10.2)

(iii) After sub-section (3) of section 168, insert the following new sub¬section (4):

"(4)(a) The Tribunal may, in an appropriate case, having regard to the disability of the applicant on account of being an illiterate widow, minor or of unsound mind, or otherwise direct that the whole or any part of the amount of compensation shall instead of being paid to the applicant, be kept in deposit or invested in a bank or in other trustee securities for such period and on such terms and conditions as it may consider necessary to safeguard the interest of the beneficiary.

(b) Where any amounts are directed by the Tribunal to be deposited or invested under clause (a) and until they are disbursed to the applicant concerned, the interest or income accruing thereon or part thereof may be directed to be paid to the applicant or utilised for his benefit in such manner as may be directed by the Tribunal from time to time.

(c) Where the Tribunal directs the payment of any amount of compensation under this Act, it may issue such directions or impose such conditions or restrictions as may be necessary to ensure that the compensation reaches, or ensures to the benefit of, the intended beneficiary."

(Para 10.4)



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