SCHEME 6: MATTERS TO BE TAKEN INTO CONSIDERATION FOR CATEGORISATION OF CLAIMS


The Deputy Commissioner while categorising and registering the claims under paragraph 5 of the Scheme shall :

(a) give due consideration and weight age to the data, collected and provided by the Government or the authorities authorised by the Government in his behalf, relating to cases arising out of, or connected with the Bhopal gas leak disaster;

(b) obtain copies of claims filed in different courts or before other authorities, whether within or outside India, to the extent feasible for proper consideration of the claims made before him.

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