UNITED INDIA INSURANCE COMPANY LTD. Vs. YUNUS KHAN AND OTHERS
LAWS(UTN)-2007-9-37
HIGH COURT OF UTTARAKHAND
Decided on September 13,2007

UNITED INDIA INSURANCE COMPANY LTD Appellant
VERSUS
YUNUS KHAN And ORS Respondents

JUDGEMENT

- (1.)Heard Mr. Naresh Pant, Counsel for the appellant and Mr. Z.U. Sidiqui, Counsel for the respondent No. 2 and Mr. D.S. Patni Counsel for respondent No. 4.
(2.)Both the appeals are arising out of the same judgment and award dated 5th August, 2002 passed by the Motor Accident Claims Tribunal, Haldwani, District Nainital, therefore, they are being taken up together for disposal.
(3.)Briefly stated respondent No. 2 has filed a claim petition before the Motor Accident Claims Tribunal, for grant of compensation on account of injuries sustained by the claimant in a motor vehicle accident on 16th December, 1998 involving Bus No. U.P. 24-9650 at Behta-Chandausi Road. The claimants has alleged that at the time of accident the bus was being driver rashly and negligently.
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