DIVISIONAL MANAGER, ORIENTAL INSURANCE COMPANY LIMITED, BALESHWAR Vs. SINDHUBAI W/O MANIKRAO NIDHAN
LAWS(BOM)-2017-6-259
HIGH COURT OF BOMBAY
Decided on June 19,2017

Divisional Manager, Oriental Insurance Company Limited, Baleshwar Appellant
VERSUS
Sindhubai W/O Manikrao Nidhan Respondents

JUDGEMENT

S. B. Shukre, J. - (1.) Heard Shri M.N.Ahmad,learned counsel for appellant and Mrs. Vrushali Bhoyar,learned advocate holding for learned advocate for P.S.Mirache for respondent no.1.
(2.) None appeared for respondent no.2, the owner of the offending vehicle, though duly served with notice on final hearing.
(3.) Paper book is dispensed with.;


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