BAJAJ ALLIANZ GENERAL INSURANCE CO. LTD. Vs. CHANDAN TULSIDAS GAUTHANKAR
LAWS(BOM)-2020-7-53
HIGH COURT OF BOMBAY (AT: PANAJI)
Decided on July 16,2020

BAJAJ ALLIANZ GENERAL INSURANCE CO. LTD. Appellant
VERSUS
Chandan Tulsidas Gauthankar Respondents

JUDGEMENT

M. S. Sonak, J. - (1.) Heard Mr. A. Kakodkar for the Appellant, Mr. Shivan Desai for the Respondent No.1 and Mr. A. Kantak along with Mr. R. Kantak, for Respondents No.2 and 3(a).
(2.) This appeal is directed against the judgment and award dated 02.06.2010 made by the Motor Accident Claims Tribunal (MACT) in Claim Petition No.102/2005 instituted by respondent no.1 - claimant.
(3.) On 10.07.2005 the claimant met with an accident whilst riding his Hero Honda motorcycle, when, a Maruti car bearing registration no.GA-01-S-0566 dashed him. As a result of this accident, it is the case of the claimant, that he was seriously injured and ultimately sustained disability to the extent of 20%. It is the case of the claimant that for almost 825 days he could not report for duties at the Directorate of Accounts, Government of Goa where he was employed as a Records Sorter and earning salary of Rs. 9,427/- per month. As against the claimant's claim of compensation of Rs. 9,34,000/-, the MACT, by the impugned judgment and award, has awarded the claimant compensation of Rs. 6,28,425/- together with 9% interest thereon from the date of application till the date of payment. Hence this appeal by the appellant-insurance company.;


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