RELIANCE GENERAL INSURANCE COMPANY LTD. Vs. RICHI PAL
LAWS(TRIP)-2021-2-10
HIGH COURT TRIPURA
Decided on February 04,2021

RELIANCE GENERAL INSURANCE COMPANY LTD. Appellant
VERSUS
Richi Pal Respondents

JUDGEMENT

Akil Kureshi,J. - (1.) This appeal is filed by the insurance company to challenge the judgment of the Motor Accident Claims Tribunal, West Tripura, Agartala dated 04.04.2018 in case No. T.S. (MAC) 304 of 2013.
(2.) Brief facts are as under: On 15.10.2012 the respondent original claimant Smt. Richi Pal was standing on a roadside near the University campus in the evening at about 6-15 p.m. when a lorry coming at a high speed collided with her causing serious bodily injuries. Claimant Richi Pal was aged about 17 years. She was pursuing her studies in Diploma in Engineering. She had to undertake extensive medical treatment as an indoor and outdoor patient. The discharge summary of the treating hospital indicated that she had sustained 'severe crush degloving injuries in her both lower limbs, fracture shaft of femur right with open knee joint injury, fracture dislocation of left ankle with avulsion fracture of lateral malleolus including head injury'. The right leg of the claimant had to be amputated from below the knee joint. Extensive skin grafting had to be done. She had presented bills and vouchers of medical treatment of Rs.16,78,682/-.
(3.) The Claims Tribunal awarded a total compensation of Rs.21,78,682/- which comprised of Rs.16,78,682/- by way of medical treatment. The rest Rs.5,00,000/- comprised of Rs.4,00,000/- towards future loss of earning, Rs.50,000/- towards loss of amenities of life, future discomfort and loss of marriage prospects and Rs.50,000/- towards pain, shock and suffering.;


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