M.H. UMA MAHESHWARI Vs. UNITED INDIA INSURANCE CO. LTD.
LAWS(SC)-2020-6-11
SUPREME COURT OF INDIA (FROM: KARNATAKA)
Decided on June 12,2020

M.H. Uma Maheshwari Appellant
VERSUS
UNITED INDIA INSURANCE CO. LTD. Respondents





Cited Judgements :-

RAJASTHAN STATE ROAD TRANSPORT CORP. VS. CHARU NAHTA [LAWS(RAJ)-2022-5-135] [REFERRED TO]


JUDGEMENT

R.SUBHASH REDDY,J. - (1.)Leave granted.
(2.)This civil appeal is filed by the claimants in a claim petition filed under Section 166 of the Motor Vehicles Act, 1988 (for short, 'the Act') in MVC No.1639 of 2012 before the Motor Accident Claims Tribunal-VI and III Addl. Sr. Civil Judge, Mangalore, D.K. (for short, 'the Tribunal'), aggrieved by the judgment dated 20.07.2017 passed in Misc. First Appeal No.4903 of 2016 by the High Court of Karnataka at Bengaluru.
(3.)Necessary facts in brief are as under :
The deceased S.T. Devaraju was the husband of first appellant and father of appellant nos. 2 and 3. On 16.07.2012 when he was travelling in the car, viz., Tata Indigo Manza bearing registration no. KA19-MC-5879 to Raichur, the said car met with an accident. The deceased Devaraju suffered severe injuries and subsequently died. The deceased Devaraju was working as Commissioner of Raichur City Municipal Corporation during the relevant time.

;


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