NATIONAL INSURANCE CO. LTD. Vs. RAMESH
LAWS(MAD)-2020-10-110
HIGH COURT OF MADRAS
Decided on October 05,2020

NATIONAL INSURANCE CO. LTD. Appellant
VERSUS
RAMESH Respondents

JUDGEMENT

V.M.VELUMANI, J. - (1.) This Civil Miscellaneous Appeal has been filed by the appellant/Insurance Company challenging the award dated 12.03.2012 made in M.C.O.P.No.1029 of 2010 on the file of Motor Accident Claims Tribunal, Principal Sub Court, Tiruppur.
(2.) The appellant/Insurance Company is the 3rd respondent in M.C.O.P.No.1029 of 2010 on the file of Motor Accident Claims Tribunal, Principal Sub Court, Tiruppur. The 1st respondent filed the said claim petition claiming a sum of Rs.6,00,000/- as compensation for the injuries sustained by him in the accident that took place on 30.08.2010.
(3.) According to the 1st respondent, on the date of accident i.e., on 30.08.2010, at 03.00 p.m., while the 1st respondent was standing on the side of the lorry bearing Registration No.TN27-B 4749, which was parked near Muniyandi vilas hotel along Kangeyam Avinasipalayam road, the 2 nd respondent, driver of the said lorry belonging to the 3rd respondent drove the same in a rash and negligent manner, dashed on the 1st respondent and caused the accident. Due to the accident, the 1st respondent sustained grievous injuries all over the body. Therefore, the 1st respondent has filed the above claim petition claiming compensation against the respondents 2 and 3 and appellant.;


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