NEW INDIA ASSURANCE COMPANY Vs. BHUPINDER KAUR
LAWS(DLH)-2007-2-186
HIGH COURT OF DELHI
Decided on February 08,2007

NEW INDIA ASSURANCE COMPANY Appellant
VERSUS
BHUPINDER KAUR Respondents

JUDGEMENT

PRADEEP NANDRAJOG, J. - (1.) UNFORTUNATELY for the claimants, victory before the learned Tribunal is but a bubble which has been successfully bursted by learned Counsel for the appellant.
(2.) 10.2.1992 was an unfortunate day in the life of late Shri Baldev Singh. The time was around 11.30 pm. Baldev Singh, traveling on a 2 wheeler scooter had reached outer ring road, opposite Jahangir Puri. He was hit by a fast moving object, had to be probably a motor vehicle. He suffered serious injuries. On 12.2.1992, at around 12.25 am, he died at Hindu Rao Hospital, Delhi.
(3.) BALDEV Singh was aged 42 years when he died. He was carrying on business as the sole proprietor of M/s. Nishan Tyre Soles at Karol Bagh.;


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