ORIENTAL INSURANCE CO. LTD. Vs. ALLAHDIN
LAWS(J&K)-2006-5-9
HIGH COURT OF JAMMU AND KASHMIR
Decided on May 31,2006

ORIENTAL INSURANCE CO. LTD. Appellant
VERSUS
Allahdin Respondents

JUDGEMENT

MANSOOR AHMAD MIR, J. - (1.) COMMON questions of law are involved in all the appeals titled above and required to be determined by a common judgment. Accordingly, I deem it proper to decide all the appeals titled above by this common judgment.
(2.) CIMANOS . 102/2001, 106,107, 108, 109, 110, 111, 112, 113 of 2001, 235/2003,236, 237, 238, 239, 240, 241, 242, 243,244, 245, 246, 247, 248, 249, 250, 251, 252, 253, 254, 255, 256, 257, 258, 259, 260, 261, 262, 263, 264, 265, 266, 267, 268, 269, 270, 271, 272, 273, 274, 275, 276, 277, 278, 279, 280, 281 of 2003 are the out come of claim petitions which came to be filed by the victims of vehicular accident which was allegedly caused by the Driver namely, Karnail Singh while driving Bus No. JK02E 9657 rashly and negligently on 19th June 1998 near Nandani at National Highway. For short hereinafter these cases shall be referred to as 'Nandni cases'. Cima Nos. 102/2001 and 106 to 113/2001 are directed against award(s) dated 31.5.2001, 28.4.2001, 28.4.2001, 28.4.2001, 28.4.2001, 29.6.2001, 28.4.2001, 28.4.2001, 29.6.2001 passed by the Motor Accident Claims Tribunal, Udhampur in claim petition Nos. 109/Claim, 114/claim, 113/claim, Ill/claim, 115/claim, 136/claim, 107/claim, 112/claim, 84/claim, respectively. The other appeals referred to hereinabove of Nandni's case are directed against the award dated 31.5.2003 passed in claim petition Nos. 222/claim, 393/claim, 241/claim, 206/claim, 322/claim, 347/claim, 502/claim, 261/claim, 391/claim, 308/claim, 176/claim, 389/claim. 416/claim, 282/claim, 288/claim, 681/claim, 175/claim, 220 -A/claim, 680/claim, 230/claim, 394/claim, 367/claim, 474/claim, 108/claim, 387/claim, 538 and 332/claims, 267/claim, 501/claim, 478/claim, 353/claim, 562/claim, 291/claim 279/claim, 346/claim, 256/claim, 281/claim, 354/claim, 477/claim, 395/claim, 280/claim, 680/claim, 290/claim, 316/claim, 392/claim, 620/claim and 289/claim respectively by Motor Accident Claims Tribunal, Udhampur.
(3.) CIMA Nos. 41/2005, 63/2005, 67/2005, 68/2005, 69/2005 and 70/2005 are directed against the award dated 15.12.2004 passed by Motor Accident Claims Tribunal, Jammu in six claim petitions Nos. 592/claim, 753/claim, 79/claim, 656/claim, 615/claim and 556/claim came to be filed by the victims of the vehicular accident caused by the driver namely, Prem Nath rashly and negligently, as alleged, while driving the offending Vehicle Bus bearing No. JKR 8725 on 16th November 1999 at Bani -Jandroli which shall be hereinafter referred to as 'Bani cases.;


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