SHUBHRA SINGH Vs. NATIONAL INSURANCE COMPANY LTD. AND ORS.
LAWS(SC)-2020-1-144
SUPREME COURT OF INDIA
Decided on January 06,2020

Shubhra Singh Appellant
VERSUS
National Insurance Company Ltd. and Ors. Respondents

JUDGEMENT

- (1.)While considering M.A. No. 1093 of 2018, the High Court found that in respect of an accident that occurred on 11.10.2015, application seeking compensation was dealt with by the petitioner and there were two awards passed by the petitioner.
(2.)The High Court found that under the first award, a sum of Rs.3,06,000/- was awarded by the petitioner to the concerned claimants under the head of permanent disability, Rs.24,000/- for loss of income, Rs.30,000/- for pain and suffering, Rs.10,000/- for special diet, Rs.20,000/- for transportation and Rs.70,600/-towards medical expenses. Thus, the aggregate sum which was awarded was Rs.4,60,600/-.However, in the second award, certain portions from paragraphs 21 and 25 were scored out by the petitioner, to which initials were also appended, and figures pertaining to medical expenses was enhanced to Rs.2,44,790/-. The aggregate sum of compensation was thus enhanced to Rs.6,34,790/-.
(3.)Taking cognizance of the fact that there was a second or subsequent award pertaining to the same application for claim where enhanced compensation was awarded, the High Court directed as under:
"The Principal Registrar of this Bench shall cause the entire record of the claim case through scanning process and the photocopy and upon comparison and verification with the original record shall keep both the sets of the record in a sealed cover and the same shall be open only under the Court orders.

The Principal Registrar of this Bench is directed to send copy of order passed today to the Main Registry, for necessary action."

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