SURESH MOHAN CHOPRA Vs. LAKHI PRABHU DAYAL
LAWS(SC)-1990-7-40
SUPREME COURT OF INDIA
Decided on July 30,1990

SURESH MOHAN CHOPRA Appellant
VERSUS
LAKHI PRABHU DAYAL Respondents


Cited Judgements :-

NAND KISHOR VS. AMIT WALIYA & ORS [LAWS(DLH)-2011-9-612] [REFERRED]
RABI SANKAR MAJUMDAR VS. RAMESWAR PRASAD [LAWS(GAU)-1996-2-26] [REFERRED TO]
UNITED INDIA INSURANCE CO LTD VS. MOHD ASHIQUE [LAWS(MPH)-1997-7-41] [REFERRED TO]
ORIENTAL INSURANCE CO LTD VS. HIRA TRIPATI [LAWS(MPH)-2000-8-21] [REFERRED TO]
UNITED INDIA INSURANCE CO. LTD VS. SANGRAM SINGH YADAV [LAWS(NCD)-2013-3-53] [REFERRED TO]
A HUMAYUR BEVI VS. S GANESAN [LAWS(MAD)-2011-3-354] [REFERRED TO]
INDERJEET KAUR VS. BIKKAR SINGH [LAWS(P&H)-2006-9-57] [REFERRED TO]
NEW INDIA ASSURANCE CO LTD VS. PHOOLAN BAI [LAWS(MPH)-2000-9-16] [REFERRED TO]
RAMLAVAL ALIAS RAM LAKHAN VS. SIMIYA BAI [LAWS(MPH)-2002-5-53] [REFERRED TO]
NEW INDIA ASSURANCE CO LTD VS. PREM LATA [LAWS(HPH)-2001-1-1] [REFERRED TO]
MUNNALAL VS. MUNNALAL [LAWS(MPH)-1997-9-41] [REFERRED TO]
NEW INDIA ASSURANCE CO LTD VS. VIDYA BAI [LAWS(MPH)-1997-6-8] [REFERRED TO]
NATIONAL INSURANCE CO VS. PREM NARAIN SAHU [LAWS(MPH)-1996-1-97] [REFERRED TO]
NEW INDIA ASSURANCE CO LTD VS. RAMANAND [LAWS(RAJ)-1992-5-42] [REFERRED TO]
NARESH RAGHUVIR CHIPKAR VS. PRAFULLA [LAWS(BOM)-2022-2-187] [REFERRED TO]
UNITED INDIA INSURANCE CO.LTD. VS. LEELA SHARMA [LAWS(HPH)-1993-7-9] [REFERRED TO]
QUALOTY CHEMICALS VS. STATE OF GUJARAT [LAWS(GJH)-1993-1-42] [REFERRED]
UNITED INDIA INSURANCE CO LTD VS. JANKI DEVI [LAWS(RAJ)-2011-7-78] [REFERRED TO]
S.B.I. GENERAL INSURANCE COMPANY LTD VS. SMT. JHAMRI DEVI [LAWS(RAJ)-2018-11-15] [REFERRED TO]
NATIONAL INSURANCE CO LTD VS. ILLAPU SEETHAMMA [LAWS(APH)-1999-11-59] [REFERRED TO]


JUDGEMENT

- (1.)- Heard learned counsel for the parties.
(2.)Special leave granted. The appeal is taken up for final bearing with the consent of learned counsel for the parties.
(3.)The appellant filed a claim for compensation on account of injuries received by him in an accident which took place on 30th November, 1977. On that date, the appellant was going on his scooter which met with an accident with a motor-cycle which was being driven by respondent No. 1 and was owned by respondent No. 2. The Tribunal awarded a sum of Rs. 30,000/- as compensation to the appellant against respondents Nos. 1 and 2, namely, the driver and owner of the motor-cycle as also against the New India Assurance Company Limited respondent No. 3 with whom according to the appellant the motor-cycle stood insured at the time of the accident.
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