BAJAJ ALLIANZ GENERAL INSURANCE CO. LTD. Vs. AYAN SHAMIM
LAWS(J&K)-2020-2-41
HIGH COURT OF JAMMU AND KASHMIR
Decided on February 07,2020

BAJAJ ALLIANZ GENERAL INSURANCE CO. LTD. Appellant
VERSUS
Ayan Shamim Respondents

JUDGEMENT

Rajesh Bindal,J. - (1.)Challenge in the present appeal filed by the insurance company is to an award dated 29.07.2017 passed by the Motor Accidents Claims Tribunal, Doda, whereby a sum of Rs. 25,000/- has been awarded to the claimant-respondent No. 1 on account of 'no fault liability'.
(2.)Learned counsel for the appellant submitted that insurance company cannot be said to be at fault as it was the vehicle of the father of the injured which was involved in the accident. The injury was on account of stone felling from hill side because of some construction work in progress and the same was not covered under the insurance policy.
(3.)After hearing learned counsel for the appellant, this Court would not like to interfere in the present appeal on merits considering the fact that merely a sum of Rs. 25,000/- had been awarded by the Tribunal to the claimant-respondent No.1 on account of 'no fault liability' for the injuries suffered by him.
On account of meagreness of the amount involved, the present appeal is dismissed.

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