RIMJHIM Vs. HAJI JULFIKAR
LAWS(UTN)-2012-9-33
HIGH COURT OF UTTARAKHAND
Decided on September 07,2012

Km. Rimjhim (minor) Appellant
VERSUS
Haji Julfikar Respondents

JUDGEMENT

- (1.) Since all the three appeals relate to the same accident and similar controversy is involved, therefore, for the sake of convenience, these appeals are being decided by this common judgment. A.O. No. 298/2008 is directed against the judgment and award dated 29-4-2008, passed by Motor Accident Claim Tribunal/Addl. District Judge/1st F.T.C. Rudrapur, District Udham Singh Nagar in claim petition No. 219 of 2006, whereby the claim petition was allowed partly and the opposite party No. 1 Haji Julfikar, owner of the offending jeep was directed to pay a sum of Rs. 13,240/- to the claimant along with interest @ 7% per annum from the date of filing the claim petition, i.e. 28-8-2006 to actual date of payment.
(2.) A.O. No. 299/2008 is directed against the judgment and award dated 29-4-2008, passed by Motor Accident Claim Tribunal/Addl.
(3.) District Judge/1st F.T.C. Rudrapur District Udham Singh Nagar in claim petition No. 220 of 2006, whereby the claim petition was allowed partly and the opposite party No. 1 Haji Julfikar, owner of the offending jeep was directed to pay a sum of Rs. 74,400/- to the claimant along with interest @ 7% per annum from the date of filing the claim petition, i.e. 28-8-2006 to actual date of payment.;


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