ORIENTAL INSURANCE CO LTD Vs. POORANLAL
LAWS(CHH)-2005-11-1
HIGH COURT OF CHHATTISGARH
Decided on November 16,2005

ORIENTAL INSURANCE CO. LTD. Appellant
VERSUS
POORANLAL Respondents

JUDGEMENT

- (1.) The appellant/Insurance Company has preferred this appeal under Section 173 of the Motor Vehicles Act, 1988 (for brevity 'the Act of 1988') as he is aggrieved by the award dated 5-11-1999 passed by the IIIrd Additional Motor Accidents Claims Tribunal, Durg in Claim Case No. 16/95 whereby compensation of Rs. 20,000/- in favour of the claimant/respondent No. 1 towards damages caused to his vehicle in the motor vehicle accident was awarded.
(2.) Brief facts necessary for adjudication of this appeal are that respondent No. 1 is the owner of matador 407 bearing registration No. M.P. 24-C/1592 which was insured with the appellant. On 18-11-1994 when the insurance policy of the said vehicle was in force, the vehicle was involved in an accident and was severely damaged. An offence under Section 304-A of the Indian Penal Code was registered against respondent No.2. The claimant/respondent No. 1 preferred an application under Section 166 of the Act of 1988 claiming compensation for a sum of Rs. 61,428/- for damages caused to his vehicle. The appellant denied the claim of the claimant and raised preliminary objection in his reply, that the application was not maintainable at the instance of the claimant who is the owner of the vehicle and the accident occurred when the same was being driven by the driver appointed by the claimant/respondent No. 1 and as such the application for compensation is not on behalf of the third party and therefore, the same is not maintainable and it should be summarily rejected.
(3.) Learned Claims Tribunal on the basis of the pleadings of the respective parties framed the following issues; 1) Whether the accident occurred on 18-11-1994 at about 19.30 hours near village- Phunda as the driver of the vehicle was trying to save the deceased Rampyare who was plying his bicycle under drunken state on the wrong side of the road and in the said accident the vehicle in question was damaged? 2) Whether the claimant/respondent No. 1 is entitled to recover the damages caused to the vehicle from the appellant/Insurance Company and respondent No. 2 and if yes then to what extent? 3) Relief and cost?;


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