SRI ANTHONY Vs. MANAGING DIRECTOR, K.S.R.T.C
LAWS(SC)-2020-6-8
SUPREME COURT OF INDIA
Decided on June 10,2020

Sri Anthony Appellant
VERSUS
Managing Director, K.S.R.T.C Respondents





Cited Judgements :-

THE ORIENTAL INSURANCE VS. SURESH CHANDRA DAANGAR [LAWS(RAJ)-2021-2-136] [REFERRED TO]
UNITED INDIA INSURANCE CO. VS. SMT. SUGNA DEVI [LAWS(RAJ)-2021-2-144] [REFERRED TO]
MISS. DEVLI VS. RAJKUMAR [LAWS(RAJ)-2021-2-173] [REFERRED TO]
SATPAL VS. ORIENTAL INSURANCE CO. LTD. [LAWS(ALL)-2022-5-33] [REFERRED TO]


JUDGEMENT

NAVIN SINHA,J. - (1.)Leave granted.
(2.)The appellant is in appeal aggrieved by the order of the High Court, claiming inadequacy of compensation granted to him in a motor accident case.
(3.)The appellant was travelling in a bus of the respondent Corporation and met with an accident on 19.02.2010, due to rash and negligent driving of the bus driver who hit a lorry from behind. As a consequence of the injuries suffered, the left leg of the appellant had to be amputated. The Tribunal awarded a compensation of Rs.4,08,850/. The High Court in appeal enhanced the same to Rs.5,10,350/. The appeal preferred by the respondent Corporation was dismissed.
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