B. SANGEETHA AND ORS. Vs. OMR TRAVEL ACCESS PVT. LTD. AND ORS.
LAWS(SC)-2020-6-42
SUPREME COURT OF INDIA
Decided on June 05,2020

B. Sangeetha And Ors. Appellant
VERSUS
Omr Travel Access Pvt. Ltd. And Ors. Respondents

JUDGEMENT

- (1.)Leave granted.
(2.)This appeal arises from a judgment and order dated 27 June 2017 of a Division Bench of the High Court of Judicature at Madras. The High Court in an appeal against an award of the Motor Accident Claims Tribunal1 , enhanced the compensation payable to the appellants from Rs 20,11,000 to Rs 33,07,000. The amount was directed to be apportioned between the appellants, who are the wife and mother of the deceased.
The liability has been fastened jointly and severally on the owner of the offending vehicle and the insurer.

(3.)The issue in the present appeal pertains only to the quantum of compensation.
;


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