ROYAL SUNDARAM ALLIANCE INSURANCE COMPANY LTD. Vs. PRATIMA DEVI, W/O LATE BHAROSE LAL
LAWS(UTN)-2013-5-1
HIGH COURT OF UTTARAKHAND
Decided on May 30,2013

ROYAL SUNDARAM ALLIANCE INSURANCE COMPANY LTD. Appellant
VERSUS
Pratima Devi, W/O Late Bharose Lal,Devendra Viswa Karma S/O Late Bharose Lal,Amit Viswa Karma S/O Late Bharose Lal,Shyama Devi, W/O Gabru Lal,Gabru Lal, S/O Shri Dattu Lal Respondents

JUDGEMENT

- (1.) THIS is Delay Condonation Application no. 5251 of 2013 for condonation of delay in filing the appeal.
(2.) THIRTEEN days' delay in filing the appeal is sufficiently explained in the affidavit of Shri Sriram Arunachalam Manager of the appellant company. Delay Condonation Application is allowed. Delay is condoned.
(3.) ALSO heard on admission and perused the award dated 06.02.2012 passed by Motor Accident Claims Tribunal/ III Additional District Judge, Haridwar, in MAC Case No. 51 of 2012 whereby the tribunal has awarded Rs. 27,67,987/ as compensation to the claimants.;


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