PUSHPA DEVI Vs. UNITED INDIA INSURANCE CO LTD
LAWS(DLH)-2007-1-50
HIGH COURT OF DELHI
Decided on January 17,2007

PUSHPA DEVI Appellant
VERSUS
UNITED INDIA INSURANCE CO.LTD. Respondents

JUDGEMENT

PRADEEP NANDRAJOG, J. - (1.) Deceased Sub-Inspector Jeevan Ram Sharma died as a result of an accident which took place on 29.11.1999. He was aged 52 years when he died.
(2.) Offending vehicle No. DIG 9491, a truck driven by the respondent No. 1 and owned by respondent No. 2 was insured with respondent No. 3.
(3.) Since the claimants, being the wife, mother and 5 minor children of the deceased are seeking enhancement of the compensation awarded, I need to note only such relevant facts as are necessary to decide the issue of compensation.;


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