THE ORIENTAL INSURANCE CO. LTD. Vs. SMT. SEEMA RAUTELA AND OTHERS
LAWS(UTN)-2012-4-87
HIGH COURT OF UTTARAKHAND
Decided on April 09,2012

The Oriental Insurance Co. Ltd. Appellant
VERSUS
Smt. Seema Rautela And Others Respondents

JUDGEMENT

B.S. Verma, J. - (1.) (Modification Application No. 229 of 2012)
(2.) HEARD learned counsel for the parties on modification application and perused the record. The applicant Smt. Munni Devi W/O Ratan Singh Resident of village Bilori, Tehsil and District Bageshwar has moved the modification application, whereby modification of the order dated 21 -5 -2011 passed by this Court has been sought. The A.O. No. 162 of 2009 was preferred by the Insurance Company against the award dated 24 -3 -2009, passed by the Motor Accident Claims Tribunal/District Judge, Bageshwar (for short the M.A.C.T.) in Motor Accident Claim Case No. 10 of 2006, Smt. Seema Rautela Vs. Sekhar Chandra Joshi and others, whereby the claim petition was allowed for a compensation of Rs. 4,40,000/ - against the Oriental Assurance Company along with 8% simple interest. It was also directed that out of the amount of compensation, a sum of Rs. 1,00,000/ - shall be deposited in the name of Smt. Munni Devi, mother of the deceased for a period of five years and an amount of Rs. 2,00,000/ - was directed to be deposited in the name of Smt. Seema Rautela, the claimant, for a period of eight years in some nationalized bank or post office and the remaining amount of Rs. 1,40,000/ - was directed to be paid to the claimant.
(3.) IN the Lok Adalat, held on 21 -5 -2011 in the High Court of Uttarakhand at Nainital, both the parties entered into a compromise, which was arrived at between the appellant -Insurance Company and the respondent no. 1 Smt. Seema Rautela and consequently, compensation worth Rs. 3,25,000/ - was awarded in terms of the compromise in the appeal.;


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