ORIENTAL INSURANCE CO. LTD. Vs. MST FAZI
LAWS(J&K)-2020-7-23
HIGH COURT OF JAMMU AND KASHMIR
Decided on July 15,2020

ORIENTAL INSURANCE CO. LTD. Appellant
VERSUS
Mst Fazi Respondents


Referred Judgements :-

NEW INDIAN ASSURANCE CO LTD VS. ALI MOHAMMAD DAR & ORS [REFERRED TO]


JUDGEMENT

SANJAY DHAR,J. - (1.)The instant appeal under Section 173 of the Motor Vehicles Act is directed against the award 31.10.2007 passed by Motor Accidents Claims Tribunal, Srinagar (for brevity "the Tribunal).
(2.)Before coming to the instant appeal, let me give a brief background of the facts that have led to the filing of this appeal.
(3.)As per the facts narrated by the claimants before the Tribunal, on 02.11.1996 deceased Ghulam Hassan Dar was knocked down by a vehicle bearing registration No.JK01/7761, that was being driven rashly and negligently by its driver, Bashir Ahmad Mir, respondent No.8 herein. The accident resulted in death of the deceased. The claimants comprising widow, sons and daughters of the deceased (respondents 1 to 7 herein) filed a claim petition before the Tribunal claiming compensation of Rs.44, 90,000/.
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