ORIENTAL INSURANCE CO LTD Vs. VIJAY KUMAR MITTAL
LAWS(DLH)-2007-5-33
HIGH COURT OF DELHI
Decided on May 11,2007

ORIENTAL INSURANCE CO. LTD Appellant
VERSUS
VIJAY KUMAR MITTAL Respondents

JUDGEMENT

Pradeep Nandrajog, J. - (1.) The appeal under Section 173 of the M.V.Act 1988 is directed against the award dated 01.02.2006.
(2.) On 13.6.2001, injured Vijay Kumar Mittal, sustained serious injuries in a road accident stated to be caused by the rash and negligent driving of the offending vehicle belonging to the respondent No. 3, Harpreet Singh.
(3.) Vide award dated 01.02.2006, Tribunal has directed the appellant insurance company to pay compensation of Rs. 9,39,045/- to the injured. Break up of the compensation awarded is as folldws:- JUDGEMENT_288_DRJ96_2007Html1.htm;


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