NATIONAL INSURANCE CO. LTD. Vs. VIDYA JOSHI AND OTHERS
LAWS(UTN)-2001-10-6
HIGH COURT OF UTTARAKHAND
Decided on October 11,2001

NATIONAL INSURANCE CO. LTD. Appellant
VERSUS
Vidya Joshi Respondents

JUDGEMENT

A.A.DESAI, P.C.VERMA, JJ. - (1.)HEARD Sri Manoj Tewari, learned counsel for the appellant at length.
(2.)THE deceased at the time of the accident was aged about 45 years. The Tribunal estimated his monthly income at Rs. 1,800 and awarded compensa­tion of Rs. 2,16,000. We do not see any reason that the amount as awarded is exorbitant.
Sri Manoj Tewari, learned coun­sel for the appellant, further urged that the driver of the vehicle insured with the appellant was not holding any driv­ing licence. As such, the appellant com­pany could not be saddled with the re­sponsibility of compensation. We are not impressed by the ground as raised. However, the insurance company can prosecute against the owner of the ve­hicle in accordance with law for the li­ability saddled on the appellant.

(3.)THE appeal is dismissed with the aforesaid observation.
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