BRANCH MANAGER, UNITED INDIA INSURANCE COMPANY LIMITED Vs. S. VENKATASAMY
LAWS(MAD)-2020-12-161
HIGH COURT OF MADRAS
Decided on December 17,2020

BRANCH MANAGER, UNITED INDIA INSURANCE COMPANY LIMITED Appellant
VERSUS
S. VENKATASAMY Respondents

JUDGEMENT

V M VELUMANI,J. - (1.) The matter is heard through "Video-Conferencing".
(2.) This Civil Miscellaneous Appeal has been filed against the award dated 06.04.2011 made in M.C.O.P.No.222 of 2009 on the file of the Motor Accidents Claims Tribunal, Additional District Judge, Fast Track Court, Dharmapuri.
(3.) The appellant is the 2 nd respondent in M.C.O.P.No.222 of 2009 on the file of the Motor Accidents Claims Tribunal, Additional District Judge, Fast Track Court, Dharmapuri. The 1 st respondent filed the said claim petition, claiming a sum of Rs.15,00,000/- as compensation for the injuries sustained by him in the accident that took place on 05.03.2007.;


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