NEW INDIA ASSURANCE CO LTD Vs. SANGITABEN
LAWS(GJH)-2020-10-42
HIGH COURT OF GUJARAT
Decided on October 06,2020

NEW INDIA ASSURANCE CO LTD Appellant
VERSUS
Sangitaben Respondents

JUDGEMENT

- (1.) Being aggrieved and dissatisfied with the judgment and award dated 05.05.2019 passed by the Motor Accident Claims Tribunal, Panchmahals at Godhra in MACP No. 1178 of 2008, the Insurance Company of one of the vehicle involved in the accident has preferred this appeal under section 173 of the Motor Vehicles Act, 1988 (hereinafter referred to as the "Act").
(2.) Heard Mr. Ajay Mehta, learned advocate for the appellant, Mr. Chetankumar Shah, learned advocate for respondents no.1 to 3, Mr.H.G. Mazmudar, learned advocate for respondent no.7 other insurance company. Though served, no one appears for respondent no.6. Respondents no.4 and 5 are driver and owner of the truck and as the liability is not denied by the appellant insurance company, their presence is not required for deciding this appeal.
(3.) With the consent of learned advocate appearing for the appellant, other insurance company as well as the original claimants, the appeal was taken up for its final disposal.;


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