MURLIDHAR PARBAT PATIL Vs. DEVENDRA CHAWALA NARENDRASINGH
LAWS(BOM)-2017-7-66
HIGH COURT OF BOMBAY (AT: AURANGABAD)
Decided on July 13,2017

Murlidhar Parbat Patil Appellant
VERSUS
Devendra Chawala Narendrasingh Respondents

JUDGEMENT

P.R.BORA, J. - (1.) Heard finally by consent of the learned Counsel appearing for the parties.
(2.) The claimants in the MACP No.2/2006 decided by the Motor Accident Claims Tribunal at Amalner, (for short the Tribunal) on 7th February, 2010, have filed the present appeal seeking enhancement in the amount of compensation as awarded by the Tribunal.
(3.) The appellants had filed the aforesaid claim petition seeking compensation on account of death of their son viz. Gorakh, who died at the age of 21 in a vehicular accident happened on 10th December, 2005 having involvement of Minidoor bearing registration No.MH-19/AE-0645, owned by present Respondent No.1 and insured with present Respondent No.2.;


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