NATIONAL INSURANCE COMPANY LIMITED Vs. BIRENDER
LAWS(SC)-2020-1-25
SUPREME COURT OF INDIA
Decided on January 13,2020

NATIONAL INSURANCE COMPANY LIMITED Appellant
VERSUS
Birender Respondents





Cited Judgements :-

BAJAJ ALLIANZ GENERAL INS. CO. LTD VS. THAKOR JAYANTIBHAI PIRAJI [LAWS(GJH)-2021-8-278] [REFERRED TO]
JOHN MATHAI VS. NAVEEN SINGH RAJPUT [LAWS(CHH)-2021-1-138] [REFERRED TO]
THOGATI VEERANJANEYULU VS. SYED BASHA [LAWS(APH)-2021-12-31] [REFERRED TO]
ROYAL SUNDARAM ALLIANCE INSURANCE VS. MRS. VINAYA UNDAYBABU SHAH [LAWS(BOM)-2022-3-14] [REFERRED TO]
RELIANCE GENERAL INSURANCE CO.LTD VS. KARANTOTH SALAMMA [LAWS(TLNG)-2021-12-171] [REFERRED TO]
GLANIS VS. LAZAR [LAWS(KER)-2020-6-240] [REFERRED TO]
THE BRANCH MANAGER, M/S. UNITED INDIA INSURANCE COMPANY LTD. VS. NILA PRADHAN [LAWS(ORI)-2021-1-27] [REFERRED TO]
RENUKA VS. YAMANAPPA APPANNA TALWAR [LAWS(KAR)-2021-9-112] [REFERRED TO]
RENUKA VS. YAMANAPPA APPANNA TALWAR [LAWS(KAR)-2021-9-112] [REFERRED TO]
BISWAJIT CHOWDHURY VS. AKLESH SAH [LAWS(GAU)-2022-8-3] [REFERRED TO]
S. DIVYA VS. P. RAMALINGESWAR RAO [LAWS(ORI)-2021-4-2] [REFERRED TO]
DIVISION CONTROLLER NEKSRTC DEPOT KOPPAL VS. ANNAPURNA [LAWS(KAR)-2020-6-574] [REFERRED TO]
MRINAL KANTI DEBNATH VS. UNITED INDIA INSURANCE CO. LTD [LAWS(GAU)-2022-1-17] [REFERRED TO]
ORIENTAL INSURANCE COMPANY LTD VS. KAMTA PRASAD SAHU [LAWS(CHH)-2021-5-14] [REFERRED TO]
BRANCH MANAGER VS. CHANDRASHEKARAPPA SHANKRAPPA HEMBLI [LAWS(KAR)-2021-9-173] [REFERRED TO]
RAJASTHAN STATE ROAD TRANSPORT CORP. VS. CHARU NAHTA [LAWS(RAJ)-2022-5-135] [REFERRED TO]
UNIVERSAL SOMPO GENERAL INSURANCE COMPANY LIMITED VS. DROPATI DEVI [LAWS(RAJ)-2022-2-204] [REFERRED TO]
NATIONAL INSURANCE COMPANY LTD. VS. PRATIBHA DAS [LAWS(TRIP)-2021-4-41] [REFERRED TO]
VIMALKUMAR VS. SAJEEVAN [LAWS(KER)-2021-10-84] [REFERRED TO]
HDFC ERGO GENERAL INSURANCE CO. LTD VS. RITI PDE [LAWS(MEGH)-2022-2-31] [REFERRED TO]
NATIONAL INSURANCE COMPANY LIMITED VS. GHULAM HASSAN SHEIKH [LAWS(J&K)-2021-4-8] [REFERRED TO]
NANJEGOWDA VS. C.SELVARAJ [LAWS(KAR)-2022-7-425] [REFERRED TO]
NEW INDIA ASSURANCE COMPANY LTD. VS. WASHEEMA BANO [LAWS(ALL)-2022-6-26] [REFERRED TO]
UNITED INDIA GENERAL INSURANCE CO LTD VS. HUSSAIN [LAWS(KAR)-2021-6-107] [REFERRED TO]
NOOR JAHAN VS. SANGAPPA [LAWS(KAR)-2020-6-569] [REFERRED TO]
SHRIRAM GENERAL INSURANCE CO. LTD. VS. MANOHARRAO DEVIDASPANT BHARTI [LAWS(BOM)-2021-2-200] [REFERRED TO]
HINABEN CHANDRAKANT PATEL VS. MAHENDRABHAI MAHIJIBHAI PATEL [LAWS(GJH)-2021-8-280] [REFERRED TO]


JUDGEMENT

A.M.KHANWILKAR,J. - (1.)Delay condoned.
(2.)Leave granted.
(3.)These civil appeals emanate from the common judgment and order dated 8.8.2018 passed by the High Court of Punjab and Haryana at Chandigarh (for short, 'the High Court') in cross appeals being F.A.O. Nos. 1341 of 2016 (O&M) and 4023 of 2016 (O&M), questioning the correctness of the award dated 4.12.2015 passed by the Motor Accidents Claims Tribunal, Jind (for short, 'the Tribunal') in M.A.C.T. Case No. 205 of 2014. The former appeal (arising out of S.L.P.(C) No....../2020 @ Diary No. 47693/2018) has been preferred by the insurance company and the latter appeal (arising out of S.L.P. (C) No......./2020 @ Diary No. 17683/2019) by the claimants respondent Nos. 1 and 2. The parties are referred to as per their status in the former appeal for the sake of convenience.
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