THE ORIENTAL INSURANCE COMPANY LTD. Vs. SMT. VIDYA RANU GHULE
LAWS(BOM)-2017-11-285
HIGH COURT OF BOMBAY (AT: NAGPUR)
Decided on November 08,2017

The Oriental Insurance Company ... Appellant
VERSUS
Smt. Vidya Ranu Ghule And Others Respondents

JUDGEMENT

P.N.DESHMUKH,J. - (1.) Admit. Heard finally with consent of Smt. Naik, learned Counsel for appellant, and Shri Agrawal, learned Counsel for respondent nos.1, 2 and 5.
(2.) This appeal challenges judgment and award dated 30/4/2015 passed by the learned Member, Motor Accidents Claim Tribunal, Amravati in M.A.C.P. NO.482/2010 by which amount of Rs.8,15,000/- is awarded as compensation to respondents/original claimants with interest at the rate of 8% per annum from the date of petition, i.e. 30/11/2010 till realization of amount.
(3.) The petition presented before the learned Motor Accident Claims Tribunal was under the provisions of Section 163-A of the Motor Vehicles Act, 1988 (hereinafter referred to as "the Act") alleging that deceased Ranu alias Rajesh Madhukar Ghule was earning Rs.40,000/- per annum as he was self employed in sale of milk and was aged about 26 years at the time of accident, which occurred on 17/6/2010 at about 3 p.m. at Biyani Chowk, Amravati.;


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