UNITED INDIA INSURANCE COMPANY Vs. DRAUPADA W/O SHANKAR RATHOD
LAWS(BOM)-2017-12-295
HIGH COURT OF BOMBAY
Decided on December 12,2017

UNITED INDIA INSURANCE COMPANY Appellant
VERSUS
Draupada W/O Shankar Rathod Respondents

JUDGEMENT

P.N. Deshmukh, J. - (1.) Heard Shri Lahiri, learned Counsel for appellant and Shri Vora, learned Counsel for respondent nos.1 and 2.
(2.) This appeal takes exception to the judgment and award dated 21/7/2004 passed by the Motor Accident Claims Tribunal, Wardha in Motor Accident Claim Petition No.150/2001 whereby respondent nos.1 and 2 are granted amount of Rs.90,000/ as compensation inclusive of no fault liability to be payable by appellant and owner of vehicle jointly and severally.
(3.) Facts giving rise to the appeal can be narrated as follows : Respondent nos.1 and 2/claimants are parents of deceased Devkrushna, who met with accident on 3/3/2001 at the age of three years in a field involving tractor bearing Registration No. MH 32/A 5650 owned by respondent no.4, as he came to be crushed under said vehicle after having fallen down from it. Respondent nos.1 and 2 have thus filed claim petition for grant of compensation of Rs.1,00,000/, which was partially allowed by learned Tribunal awarding Rs.90,000/ with interest at the rate of 9% per annum.;


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