DELHI DEVELOPMENT AUTHORITY Vs. RUKMANI BANSAL
LAWS(DLH)-2007-5-30
HIGH COURT OF DELHI
Decided on May 07,2007

DELHI DEVELOPMENT AUTHORITY Appellant
VERSUS
RUKMANI BANSAL Respondents

JUDGEMENT

- (1.) ON 20/11/1984, deceased Krishan Kumar Bansal, aged 45 years received fatal injuries in a road accident involving jeep bearing No. DED 7749. He died. He was survived by his wife, 2 sons and father.
(2.) DEPENDANTS filed a claim application under section 110-A read with section 92-A of the Motor Vehicles Act, 1939, claiming a compensation of Rs. 15,50,000 on account of death of the deceased in the said road accident.
(3.) AFTER holding driver of the offending vehicle guilty of rash and negligent driving, vide award dated 23. 8. 1989, Claims tribunal has awarded a compensation of rs. 3,00,000 to the dependants.;


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