MACT – Motor Accident Claims Tribunal – FAQ

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What is MACT ?

Motor Accidents Claims Tribunal MACT deals with matters related to compensation of motor accidents victims or their next of kin .The Tribunal deal with claims relating to loss of life/property and injury cases resulting from Motor Accidents.

MACT Courts are presided over by Judicial Officers from the State Higher Judicial Service. Now these Courts are under direct supervision of the Hon’ble High Court of the respective state

Who can report to MACT in case of accident ?

Victim himself or through Advocate,in the case of personal injury. Through advocate in case of minor applicant below the age of 18 years. Legal heirs themselves or through advocate in the case of death.The owner of the vehicle in the case of property damage.

What all documents should accompany the petition ?

1. Copy of the FIR registered in connection with said accident, if any.

2. Copy of the MLC/Post Mortem Report/Death Report as the case may be.

3. The documents of the identity of the claimants and of the deceased in a death case.

4. Original bills of expenses incurred on the treatment alongwith treatment record.

5. Documents of the educational qualifications of the deceased, if any.

6. Disability Certificate, if already obtained, in an injury case.

7. The proof of income of the deceased/injured.

8. Documents about the age of the victim.

9. The cover note of the third party insurance policy, if any.

10.An affidavit detailing the relationship of the claimants with the deceased.

MACT – Tips for Lawyers Layman

Also See >>

Motor Accident Claims Tribunals (MACT) decisions on Negligence

Motor Accidents Claims – Filing of the Claim Petition

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About the Author

- Vakilno1 is a group of Law Enthusiasts and Legal Experts in India with a passion to provide the latest info and articles on Indian Legal System

Displaying 8 Comments
Have Your Say
  1. Advocate Ram Manohar says:

    This is Ram Manohar Advocate from Indore. I need Supreme Court Advocate for MACT cases. I just want to send some cases for supreme court.
    9826391490.

  2. [...] Where there is involvement of the Motor Vehicle in the accident, the MACT has the  jurisdiction to decide the claim petition. The subsequent finding that it was not the [...]

  3. Require advice since i am getting confused what to do :

    Sold my KTm to a dealer in November 2012 he sold it to some guy who Failed to transfer the bike in his name. Then he goes and has an Accident with a pillion rider. The pillion suffered some injuries( no helmet) and has filed a claim case in the motor accident tribunal court. Since the vehicle is still registered in my name in the RTO i am in the soup and have been issued a summon from court and the insurance company wants me to submit the bike papers which i dont have . All I have is the Delivery chalan only and am proceeding to prove that i have sold the bike to Mr XYZ.

    Has any one faced a similar issue, any advice is welcome. Thanks in Advance.

  4. rajendra says:

    i want to know pio in mact court

  5. Sir,
    I lost my son in school bus accident

    he was travelling in same school bus

    what are legal procedure i can follow

  6. […] High Court has slammed the Motor Accident Claims Tribunal (MACT) for its unjustifiably mechanical approach in evaluating the net relief amount of a 25 year old […]

  7. Irfan Saleem says:

    I had been found guilty in an claim and recently the order has been passed for payment of compensation amount. I could not appear or file WS the matter. I was acquitted of the charges in the Criminal Court long back. Please advice. Thanks.

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    This great article has truly peaked my interest. I will book mark your blog and keep checking for new details about once a week.
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