BAJAJ ALLIANCE GENERAL INSURANCE CO. LTD. Vs. SMT. SUKHSHALA B. FUNDE
LAWS(BOM)-2017-8-208
HIGH COURT OF BOMBAY
Decided on August 31,2017

BAJAJ ALLIANCE GENERAL INSURANCE CO. LTD. Appellant
VERSUS
Smt. Sukhshala B. Funde Respondents

JUDGEMENT

MRS.MRIDULA BHATKAR, J. - (1.) Admit. By consent, the First Appeal is heard finally at the stage of admission.
(2.) This First Appeal is directed against the judgment and award dated 15th June, 2013 passed by the learned Chairman, Motor Accident Claims Tribunal, Pune in M.A.C.P. No. 1071 of 2008 granting compensation of Rs. 14,40,715/- to the original claimants @ 9% p.a. from the date of filing of the Petition, i.e., 22nd September, 2008.
(3.) The respondents/original claimants are the wife, two major children and one minor child. Out of them, one daughter is of marriageable age. These respondents/original claimants have filed an Application under section 166 of M.V. Act against the owner of the truck and the appellant/insurance company claiming compensation of Rs. 12 lakhs.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.