NATIONAL INSURANCE COMPANY LIMITED Vs. S. KARTHEEKEYAN
LAWS(MAD)-2020-12-113
HIGH COURT OF MADRAS
Decided on December 09,2020

NATIONAL INSURANCE COMPANY LIMITED Appellant
VERSUS
S. Kartheekeyan Respondents

JUDGEMENT

C.Saravanan,J. - (1.) The Insurance Company is the appellant in this Civil Miscellaneous Appeal. It is aggrieved by the impugned Judgment and Decree dated 18.10.2010 passed by the Motor Accidents Claims Tribunal (1 st Additional Sub Court), Cuddalore in M.A.C.T.O.P.No.358 of 2005.
(2.) By the impugned Judgment and Decree, the Tribunal has awarded a sum of Rs.1,65,000/- together with interest at 7.5% per annum from the date of claim petition till the date of deposit and costs, to the 1 st respondent/claimant.
(3.) At the time of hearing, the learned counsel for the appellant Insurance Company submitted that a sum of Rs.1,73,273/-, i.e, 50% of the compensation awarded by the Tribunal and interest thereon has been deposited by the appellant Insurance company during the pendency of this appeal.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.