NEW INDIA ASSURANCE CO LTD Vs. URI CIVIL CONTRACTORS
LAWS(J&K)-1999-1-1
HIGH COURT OF JAMMU AND KASHMIR
Decided on January 28,1999

NEW INDIA ASSURANCE CO. LTD. Appellant
VERSUS
URI CIVIL CONTRACTORS Respondents

JUDGEMENT

Bashir-ud-din, J. - (1.) Motor Accidents Claims Tribunal (District and Sessions Judge), Baramulla, passed an order on 9.12.1995 allowing respondents' claim for interim award for the sum of Rs. 50,000 under section 140 of Motor Vehicles Act. The New India Assurance Co. Ltd. was ordered to pay the interim compensation to the heirs of the deceased victim of vehicular accident in question. The insurance company filed an application for modification of the order seeking its absolvement from being saddled with the said compensation as awarded under above interim award under section 140 of Motor Vehicles Act. This application came to be rejected by the M.A.C.T., Baramulla on 15.9.1998, thereby, allowing the original order of 9.12.1995 to stand.
(2.) Against this order of Claims Tribunal, petitioner New India Assurance Co. Ltd. has filed a revision petition accompanied by an application seeking condonation of delay in filing the petition beyond prescribed time.
(3.) The condonation application with revision has been listed before this court repeatedly. But the petitioner or the petitioner's counsel has not appeared to prosecute the matter.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.