THE DIVISIONAL MANAGER, UNITED INDIA INSURANCE COMPANY LTD. Vs. SUBHASH S/O. PITAMBERLAL JAISWAL
LAWS(BOM)-2017-9-35
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on September 28,2017

The Divisional Manager, United India Insurance Company Ltd. Appellant
VERSUS
Subhash S/O. Pitamberlal Jaiswal Respondents

JUDGEMENT

- (1.) Heard the learned Counsel appearing for the parties.
(2.) 'Whether the Motor Accidents Claims Tribunal constituted under Section 165 of The Motor Vehicles Act, 1988 can entertain under Section 166 of the said Act an 'Own Damage Claim' is the question for my consideration in the present appeal.
(3.) In Motor Accident Claim Petition No.269/1993 decided on 16th February, 2002, the Motor Accident Claims Tribunal at Aurangabad has awarded the compensation by way of damages to the tune of Rs.2,74,000/ to the owner of the vehicle towards loss caused to the jeep owned by him from the Insurance Company, with which, the said jeep was insured. The present appellant is the said Insurance Company and present respondent no.1 had filed the aforesaid claim petition.;


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