Section 24A   [ View Judgements ]

1 Interest on admitted claims


Notwithstanding any award, decree or order of any court, tribunal or other authority, passed before the appointed day, in relation to any coal mine, where any amount is payable in respect of a claim admitted under this Act, the interest payable on such amount for any period after the appointed day shall be at such rate not exceeding the rate of interest accruing on any amount deposited by the Commissioner under section 18.

FOOTNOTES:

1. Inserted by Section 16, ibid. (w.e.f. 1-5-1973).



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