Section 72   [ View Judgements ]

Factors to be taken into account by the adjudicating officer


[While adjudging the quantum of compensation or interest, as the case may be, under section 71, the adjudicating officer shall have due regard to the following factors, namely:--

(a) the amount of disproportionate gain or unfair advantage, wherever quantifiable, made as a result of the default;

(b) the amount of loss caused as a result of the default;

(c) the repetitive nature of the default;

(d) such other factors which the adjudicating officer considers necessary to the case in furtherance of justice.]

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon