ORIENTAL INSURANCE CO LTD Vs. KOVVURU MOULALI ANOTHER
LAWS(APH)-2019-8-20
HIGH COURT OF ANDHRA PRADESH
Decided on August 21,2019

ORIENTAL INSURANCE CO LTD Appellant
VERSUS
Kovvuru Moulali Another Respondents

JUDGEMENT

G. Shyam Prasad, J. - (1.)This appeal arises out of the Decree and Order dated 10.03.2005 passed in MVOP No.1007 of 2001 by the III Additional District Judge (Fast Track Court), Cuddapah.
(2.)The brief facts of the case are as follows:
(3.)The petitioner filed the petition under Section 166 of the Motor Vehicles Act ( for short "the Act"), claiming compensation of Rs.1,00,000/- on account of the accident occurred on 08.10.2000 while he was driving the auto bearing No.AP 22T 9104 from Venkateswara Hall to Srinivasapuram and when the auto came near electrical sub-station, Meetaqmeedipalli, two buffaloes suddenly fighting with each other on the road and the petitioner has taken the auto to the extreme left side of road and he was unable to control it, then the auto fell down and turned turtle. The petitioner sustained fractures to his ribs, and he was taken to Government Hospital for treatment. He was treated in the hospital till 19.10.2001. The petitioner is not able to attend to his duties as usual and he was unable to lift weights. He suffered permanent disability on account of the fracture of his ribs in the accident.
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