VALSALA Vs. K.G. KHOSLA COMPRESSOR LTD
LAWS(DLH)-2007-4-177
HIGH COURT OF DELHI
Decided on April 20,2007

VALSALA Appellant
VERSUS
K.G. Khosla Compressor Ltd Respondents

JUDGEMENT

PRADEEP NANDRAJOG,J. - (1.) THERE is a delay in filing the aforenoted appeals. Vide above captioned applications it is prayed that delay in filing the appeals be condoned. In the interest of justice, delay is condoned. 1. The above captioned three appeals arise out of the same accident which took place on 3.8.1989 involving a three wheeler scooter and a delivery van bearing no. DHL-8407.
(2.) IN the said road accident, 4 persons who were traveling in the three wheeler scooter were injured. All 4 filed claim petitions. 1 out of the 4 is satisfied with the award. 3 are aggrieved. After holding driver of the van guilty of rash and negligent driving, learned Tribunal awarded a compensation of Rs. 64,000/-to M.Shashi (Suit No.1831/2000), Rs. 23,000/- to Smt. Irene (Suit No.1829/2000), Rs. 10,000/-to Ms. Valsala (Suit No.1830/2000).
(3.) IN FAO 497/2002, award has been challenged pertaining to compensation granted to M.Shashi.;


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