NATIONAL INSURANCE COMPANY LTD. Vs. RAJESH VERMA
LAWS(DLH)-2007-5-301
HIGH COURT OF DELHI
Decided on May 24,2007

NATIONAL INSURANCE COMPANY LTD. Appellant
VERSUS
Sh. Rajesh Verma and Ors. Respondents

JUDGEMENT

Pradeep Nandrajog, J. - (1.) A short point arises for consideration in the above captioned petition and appeal.
(2.) FOR record, it may be noted that interim award under Section 140 of M.V. Act, 1988 has been challenged in CM(M) No. 386/01. In MAC.APP. No. 210/04, the main award has been challenged. Challenger is the National Oriental Insurance Company Limited. The challenge is predicated on the same ground.
(3.) IT is urge that the liability fastened upon the appellant under the interim award as well as the final award is contrary to law for the reason, before the accident took place, the policy of insurance had been revoked for the reason, cheque tendered by the insured towards premium was dishonoured and notice of cancellation of policy was served upon the insured.;


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