NATIONAL INSURANCE COMPANY LIMITED Vs. AKHTAR SADIQ
LAWS(UTN)-2001-7-2
HIGH COURT OF UTTARAKHAND
Decided on July 18,2001

NATIONAL INSURANCE CO. LTD. Appellant
VERSUS
AKHTAR SADIQ Respondents


Referred Judgements :-

NEW INDIA ASSURANCE CO SHIMLA VS. KAMLA [REFERRED TO]


JUDGEMENT

M.C.Jain, J. - (1.)Heard Mr. Lalit Belwal, learned counsel for the appellant insurance company.
(2.)Appeal is sought to be filed against an award dated 3.5.2001 passed by the Motor Accidents Claims Tribunal awarding a sum of Rs. 1,26,000 as compensation to the respondent Nos. 2 and 3 for the death of one Amit Singh in a motor accident. The accident was allegedly caused by the truck owned by the respondent No. 1. The contention of the appellant is that the driver of the vehicle did not possess a valid driving licence. Instead, the driving licence held by him was fake and fictitious one. Therefore, according to the submission of the learned counsel for the appellant, there was breach of the condition of the insurance policy and liability to pay compensation could not be fastened on the insurance company. The controversy raised by the appellant is squarely covered by the decision of the Supreme Court in New India Assurance Co. Ltd. v. Kamla, 2001 ACJ 843 (SC). It has been ruled that when a valid insurance policy has been issued in respect of a vehicle as evidenced by a certificate of insurance the burden is on the insurer to pay to third parties, whether or not there has been any breach or violation of the policy conditions. But, the amount so paid by the insurer to the third parties can be allowed to be recovered from the insured if as per the policy conditions the insurer had no liability to pay such sum to the insured.
(3.)Accordingly, the insurance company was liable to pay to the dependants of the deceased despite the fact that the driving licence held by the driver, according to it, was fake. If the insurance company succeeds in establishing it, the Claims Tribunal would direct the insured to pay that amount to the insurer.
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