OM PRAKASH S/O GIAN CHANDRA Vs. DEVENDER SINGH
LAWS(DLH)-2007-11-134
HIGH COURT OF DELHI
Decided on November 05,2007

Om Prakash S/O Gian Chandra Appellant
VERSUS
DEVENDER SINGH Respondents

JUDGEMENT

KAILASH GAMBHIR, J. - (1.) THE present appeal is preferred against the award of the Motor Accident Claims Tribunal dated 23.8.2007.
(2.) THE facts in a nutshell are: On 19.6.98, Shri Om Prakash, aged 60 years, was traveling on a two wheeler scooter bearing registration No. DL 6SD 4740, which at the relevant time was being driven by Shri Joginder Makhija, was hit by a vehicle bearing registration No. DL1Y 4991, which was being driven in the most rash and negligent manner by Shri Devender Singh. Shri Om Prakash suffered fractures in his right leg for which he was operated upon and remained hospitalized for a month. The claim petition was filed on 28.7.1998 before MACT and award was made on 23.8.2007. Aggrieved with the said award, present appeal is preferred by the appellant claimant. Shri S.C. Singhal, counsel for the appellant contends that the Tribunal has not granted adequate compensation towards pecuniary damages on account of the expenses incurred by the appellant towards medical treatment.
(3.) ANOTHER contention raised by the counsel for the appellant is that due to the injury sustained by the appellant, he had closed his work for an indefinite period and due to which he has suffered immense losses.;


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