P N MOOKERJEE NEW INDIA ASSURANCE CO LTD Vs. RAJENDRA NATH BANERJEE
LAWS(CAL)-1970-5-5
HIGH COURT OF CALCUTTA
Decided on May 15,1970

P N MOOKERJEE NEW INDIA ASSURANCE CO LTD Appellant
VERSUS
RAJENDRA NATH BANERJEE Respondents

JUDGEMENT

- (1.) THIS appeal is directed against an award of compensation under the Motor Vehicles Act. The claim was made by the present respondents on account of death of their son Sankar Banerji, aged about 9 years, under an accident, in which he was run over by the bus of appellant No. 2.
(2.) THE claimant's case was that the accident was due to rash and negligent driving of the driver of the motor bus in question and the claim was laid at Rs. 20,000/ -.
(3.) THE learned Arbitrator made an award of Rs. 12,000/- in favour of the respondents and, feeling aggrieved by the same, the appellants, namely, the Insurance Company and the owner of the bus have come up on appeal to this Court.;


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