DIVISIONAL MANAGER, M/S NICL, ANANTHAPUR Vs. P. KOMATI LAXMI NARAYANA
LAWS(APH)-2019-9-45
HIGH COURT OF ANDHRA PRADESH
Decided on September 12,2019

Divisional Manager, M/S Nicl, Ananthapur Appellant
VERSUS
P. Komati Laxmi Narayana Respondents

JUDGEMENT

M. Venkata Ramana, J. - (1.)This appeal is directed against the decree and award in M.V.O.P.No.838 of 2004 dated 02.02.2007, on the file of Motor Accident Claims Tribunal-cum-the Court of I Additional District Judge, Kurnool.
(2.)The second respondent in the above case, who is the insurer, is the appellant. The first respondent was the claimant and whereas the second respondent was the owner of offending auto-rickshaw and was the first respondent in the claim petition.
(3.)By the impugned decree and award, the claim of the first respondent was accepted by the Tribunal awarding a compensation of Rs.40,000/- with interest at 7.5% per annum from the date of the petition till realisation thereon with proportionate costs against the appellant as well as the second respondent.
;


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