ORIENTAL INSURANCE CO. LTD. Vs. MATHAPPAN
LAWS(MAD)-2020-10-143
HIGH COURT OF MADRAS
Decided on October 13,2020

ORIENTAL INSURANCE CO. LTD. Appellant
VERSUS
Mathappan Respondents

JUDGEMENT

C.SARAVANAN,J. - (1.) The Insurance Company is the appellant in this appeal. It is aggrieved by the impugned Judgment and Decree dated 31.12.2003 passed by the Motor Accidents Claims Tribunal, Additional District Judge (Fast Track Court-IV) Erode at Bhavani in M.C.O.P.No.82 of 2003.
(2.) By the impugned Judgment and Decree, the Tribunal has awarded a sum of Rs.4,08,500/- as compensation to the respondent/claimant together with interest at 9% per annum from the date of filing of the claim petition, till the date of deposit. The compensation awarded by the Tribunal is as follows: JUDGEMENT_143_LAWS(MAD)10_2020_1.html
(3.) During the pendency of the case before theTribunal, the claimant died. Assailing the impugned Judgment and Decree, the learned counsel for the appellant-Insurance Company submits that the Tribunal erred in awarding the aforesaid compensation of Rs.4,08,500/- without an iota of evidence to substantiate that the injury eventually led to the death of the deceased. It was further submitted that the claimant also did not substantiate the injury suffered by him.;


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