BAJAJ ALLIANZ GENERAL INSURANCE CO. LTD. Vs. MAHESH GUNDAPPA GOUDER
LAWS(BOM)-2020-7-167
HIGH COURT OF BOMBAY
Decided on July 20,2020

BAJAJ ALLIANZ GENERAL INSURANCE CO. LTD. Appellant
VERSUS
Mahesh Gundappa Gouder Respondents

JUDGEMENT

M.S.SONAK,J. - (1.) Heard Mr. Kakodkar, learned counsel for the Appellants-Insurance company and Driver of the insured vehicle and Mr. V. Menezes, learned counsel for Respondent-claimant. 2. On 17th December, 2015, this Court, made the following order: "Heard the learned counsel for the appellants.
(2.) It is submitted that the appellants are only restricting the challenge to the quantum of compensation granted. The learned counsel submits that according to the appellants, the respondent would be entitled to the compensation of Rs. 15,00,000/-. 3. Nonetheless, as there is an award passed by the learned Motor Accident Claims Tribunal, it is submitted that without prejudice to the contentions of the appellants, the appellants are ready to deposit the entire amount of the award before this Court, within a period of four weeks. 4. Hence, issue notice to the respondent, for final disposal, returnable on 14.01.2016."
(3.) Accordingly, Mr. Kakodkar advanced submissions and was heard on the issue of award of compensation, which according to him, was exorbitant in the present case.;


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