SANTHOSH KUMARI Vs. ORIENTAL INSURANCE CO LTD
LAWS(DLH)-2007-5-17
HIGH COURT OF DELHI
Decided on May 01,2007

SANTOSH KUMARI Appellant
VERSUS
ORIENTAL INSURANCE CO. LTD. Respondents

JUDGEMENT

- (1.) ON 8. 2. 1996, deceased aged 40 years died in a road accident involving bus No. DEP 6261. He was survived by his wife, 2 minor sons, a minor daughter and father.
(2.) DEPENDANTS filed a claim petition under section 140 read with section 166 of the Motor Vehicles Act, 1988, claiming a compensation of Rs. 10,00,000 on account of death of the deceased in the said vehicular accident. Father of the deceased died during the pendency of the claim petition.
(3.) AFTER holding driver of the offending bus guilty of rash and negligent driving, learned Tribunal proceeded to determine compensation to the dependants.;


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