ORIENTAL INSURANCE CO LTD Vs. SATISH SHARMA
LAWS(DLH)-2007-5-29
HIGH COURT OF DELHI
Decided on May 15,2007

ORIENTAL INSURANCE CO. LTD Appellant
VERSUS
SATISH SHARMA Respondents

JUDGEMENT

Pradeep Nandrajog, J. - (1.) The appeal under Section 173 of the M.V.Act 1988 is directed against the award dated 9.2.2005.
(2.) On 30.11.2003, injured Satish Kumar, sustained serious injuries in a road accident stated to be caused by the rash and negligent driving of the offending vehicle belonging to. the respondent-No. 3, Nand Kishore.
(3.) Vide award dated 9.2.2005, Tribunal has directed the appellant insurance company to pay compensation of Rs. 10,34,850/- to the injured. Break up of the compensation awarded is as follows:- JUDGEMENT_257_DRJ96_2007Html1.htm;


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