Motor Accidents Claims- Personal Appearance of Claimant is Mandatory- Madras High Court

September 01, 2018

The High Court of Madras on August 29th has issued a Circular to all the Motor Accidents Claims Tribunals in the State and has directed the strict compliance of the instruction in the Circular.

The Circular states that the Motor Accident Claims Tribunal shall insist upon the personal appearance of the Claimant. The Circular also mandates that the Claimant shall also file affidavit stating that the said claim petition is the only petition they are filing in respect of the accident in question and no other claim petition has been instituted by the Claimant for the impugned accident.

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