GYANTI Vs. SAMUNDER SINGH
LAWS(DLH)-2007-7-89
HIGH COURT OF DELHI
Decided on July 27,2007

GYANTI Appellant
VERSUS
SAMUNDER SINGH Respondents

JUDGEMENT

- (1.) ON 22-11-2002 appellant No. 2 Chhaya bharti sustained serious injures in a vehicular accident. She is aggrieved by the quantum of compensation awarded to her.
(2.) TOTAL compensation awarded to her is rs. 1,65,455. Break-up is as under:
(3.) SINCE the injured Chhaya Bharti is in appeal and there are no cross-objections, i need not deal with any other issue dealt with by learned Motor Accidents Claims Tribunal save and except, the quantum of damages awarded.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.