CHHANNU LAL ANANT AND ANR. Vs. BADRI PRASAD KASHYAP AND ORS.
LAWS(CHH)-2005-11-14
HIGH COURT OF CHHATTISGARH
Decided on November 28,2005

Chhannu Lal Anant And Anr. Appellant
VERSUS
Badri Prasad Kashyap And Ors. Respondents

JUDGEMENT

S.R.Nayak, K.Agnihotri, JJ. - (1.) The claimants are parents of the deceased aged about 3 years. The Tribunal has awarded total compensation of Rs. 1,54,500/- with interest at the rate of 8% p.a. The only contention advanced by learned Counsel for the appellants at the time of hearing while assailing the correctness of the impugned award is that the M.A.C.T. is not justified in not awarding any compensation towards loss of filial love. We have perused the impugned award.
(2.) The contention of learned Counsel is well-founded. Since the minor child aged about 3 years died, the Tribunal in all fairness ought to have awarded some reasonable compensation under the head loss of filial love. In that view of the matter we award sum of Rs. 20,000/- towards loss of filial love. The impugned award shall stand modified accordingly. No costs. Appeal allowed in part.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.