ORIENTAL INSURANCE CO LTD Vs. RAJINDER KUMAR & ORS
LAWS(DLH)-2007-3-295
HIGH COURT OF DELHI
Decided on March 01,2007

ORIENTAL INSURANCE CO LTD Appellant
VERSUS
Rajinder Kumar And Ors Respondents

JUDGEMENT

- (1.) Notwithstanding various grounds urged in the memorandum of appeal, at the hearing today, learned Counsel for the appellant has restricted challenge to the impugned award on the question of compensation awarded by the learned MACT to respondent No. 1.
(2.) On 10.2.2003, respondent No. 1 was proceeding on a two wheeler scooter from his house to the Sales Tax Office, ITO. At around 9.45 a.m., he was crossing the Fire Station at Shankar Road. The scooter was hit by bus No. DL 1P B 4318.
(3.) First respondent received grievous injuries. He had to undergo extensive medical treatment. Medical bills have been proved as Ex. P.W. 1/1 to Ex. P.W. 1/147. Furher, Ex. P.W. 2 to Ex. P.W. 11 are also the medical bills. Disability certificate has been proved as Ex. P1.;


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