HDFC ERGO GENERAL INSURANCE CO. LTD Vs. PARVEEN KUMAR
LAWS(J&K)-2020-1-4
HIGH COURT OF JAMMU AND KASHMIR
Decided on January 14,2020

Hdfc Ergo General Insurance Co. Ltd Appellant
VERSUS
PARVEEN KUMAR Respondents

JUDGEMENT

SANJEEV KUMAR,J. - (1.)This is an appeal by HDFC ERGO General Insurance Company Limited ( hereinafter for short "the Insurer") against the award dated 13.11.2017 passed by the Motor Accidents Claims Tribunal, Kathua (hereinafter "the Tribunal" for short) passed in the Claim Petition No. 85/2015 titled Parveen Kumar vs. Hardev Singh and others, whereby the Tribunal has awarded a sum of Rs. 8,15,000/- by way of compensation to the respondent No.1 (hereinafter "žthe claimant"Ÿ for short) along with interest at the rate of 8% per annum.
(2.)The impugned award has been assailed primarily on the ground that the same is non-speaking and awards compensation which is totally unreasonable and exorbitant.
(3.)Before proceeding to consider the grounds of challenge urged in this appeal, it would be necessary to briefly notice few facts.
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