S.ISMAIL Vs. A.P.S.R.T.C.
LAWS(APH)-2020-5-18
HIGH COURT OF ANDHRA PRADESH
Decided on May 28,2020

S.ISMAIL Appellant
VERSUS
A.P.S.R.T.C. Respondents

JUDGEMENT

Ninala Jayasurya, J. - (1.)This is an Appeal filed by the appellant/claimant, against the judgment and decree dated 30.08.2005 in M.V.O.P.No.194 of 2002 passed by the Motor Accidents Claims Tribunal-cum-V Additional District Judge(FTC), Anantapur(herein after referred to as Claims Tribunal), whereunder the Claims Tribunal granted a compensation of Rs.1,50,000/-.
(2.)Heard the learned counsel for the appellant and Sri K.Narsireddy, learned Standing Counsel for the respondent.
(3.)The brief facts that lead to the filing of the present Appeal are as follows;
The appellant/claimant when he was aged about 20 years met with an accident on 31.12.2001, as a result of which he sustained injuries and claiming a compensation of Rs.1,50,000/- against the respondent filed M.V.O.P.No.194 of 2002.

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