U.P. ROADWAYS Vs. VIJAY DEVI AND OTHERS
LAWS(DLH)-2007-5-344
HIGH COURT OF DELHI
Decided on May 21,2007

U.P. Roadways Appellant
VERSUS
Vijay Devi And Others Respondents

JUDGEMENT

Pradeep Nandrajog, J. - (1.) Appellant, Uttar Pradesh Roadways challenges the award dated 5.10.1993. Vide CM No.779/1994, claimants have filed cross objections praying that compensation awarded be enhanced.
(2.) On 10.6.1987, the deceased Gauri Shankar travelling on his two wheeler scooter met with a road accident involving bus No.UGP-4485 owned by U.P. Roadways Corporation. He died.
(3.) Claimants filed claim petition under Section 110-A read with Section 92-A of the M.V. Act, 1939 claiming compensation in sum of Rs.4 lacs on account of death of the deceased in the said road accident.;


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