SCHEME 4A: TRANSFER OF APPLICATIONS FOR CLAIMS


(1) Notwithstanding anything contained in paragraph 4, all applications received for claims, whether before or after the commencement of the Bhopal Gas Leak Disaster (Registration and Processing of Claims) (Amendment) Scheme, 1987, by the Director of Claims or by any other officer specified in the Order of the Government of Madhya Pradesh No. 373/69 l/l-Four/Coordination/ 85, dated the 7th May, 1985, shall stand transferred, along with relevant records, to the Office of the Deputy Commissioner concerned as if such applications had been made to the Deputy Commissioner under paragraph 4 and such Deputy Commissioner may further process the said application in accordance with the provisions of this Scheme.



(2) The Commissioner and the Deputy Commissioner may summon any claimant whose application for claim has been transferred under sub-paragraph (1), for verification of particulars in the application and may also call for such additional information as may be required by the Commissioner or the Deputy Commissioner, as the case may be.

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