V K KESAVAN NAMBEESAN Vs. K K MADHAVAN
LAWS(KER)-2003-3-91
HIGH COURT OF KERALA
Decided on March 07,2003

V.K.KESAVAN NAMBEESAN Appellant
VERSUS
K.K.MADHAVAN Respondents

JUDGEMENT

- (1.) This appeal is by the owner of a motor vehicle involved in an accident. The owner is made liable for the entire amount of Rs.38,150/-, less Rs.15,000/- which was found to be the limited liability of insurer.
(2.) It is contended that in terms of Section 147 (2) of the Motor Vehicles Act, 1988, there cannot have any limitation of liability, so far as the insurer is concerned, in respect of payment of compensation to an injured passenger. Of course, this contention sounds good to be considered in an appeal under Section 173 of the Act.
(3.) It is contended by the respondent that this appeal itself is not maintainable as the appellant has not complied with the required condition as mentioned in the proviso to Section 173(1). The proviso reads as follows: Provided that no appeal by the person who is required to pay any amount in terms of such award shall be entertained by the High Court unless he has deposited with it twenty-five thousand rupees or fifty per cent of the amount so awarded, whichever is less, in the manner directed by the High Court . Therefore, in order to maintain an appeal, the appellant, who is required to pay compensation, has to make a deposit Rs.25,000/- or 50% of the amount awarded, whichever is less. No such deposit has been made by the appellant. The counsel also could not point out that any such deposit has been made. Counsel for the appellant contends that when notice has been ordered in the appeal, it has to be understood that the appeal has been admitted and hence, the appeal has to be heard on its merit. It is further contended that while admitting the appeal, an order of stay also has been ordered by this court staying the operation of the award and staying the recovery of the amount. Therefore, the appellant does not have any liability to deposit the amount in terms of the said proviso.;


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