PRABHAKAR SITARAM JOSHI AND OTHERS Vs. ARUNKUMAR SINGH AND OTHERS
LAWS(BOM)-2017-5-211
HIGH COURT OF BOMBAY
Decided on May 22,2017

Prabhakar Sitaram Joshi And Others Appellant
VERSUS
Arunkumar Singh And Others Respondents

JUDGEMENT

B. P. Dharmadhikari, J. - (1.) Matters are being heard finally in summer vacation after due notification and calling for objections, if any. Registry has informed that only those matters in which counsel representing the respective parties did not object to listing of matters for final hearing are placed on board. In the present matter nobody has objected and accordingly this matter is placed for final hearing. It was called out in first half and again in second half.
(2.) I have heard Advocate Deepali Sapkal who appears for appellants. Nobody appears for respondents. Respondent No.3 is the Insurance Company while respondent Nos.4 and 5 are original claimants.
(3.) The present appeal is by parents, brother and sister of deceased. This Court has admitted the matter for final hearing on 18th January, 2007 without any interim orders. It is, therefore, apparent that entire amount of compensation as awarded by Motor Accident Claims Tribunal is received by claimants i.e. Respondent Nos.4 and 5 in this appeal.;


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