Accident–Personal Expenses-¬ Deceased had left behind his wife, mother and two minor sisters apart from his father- Even if father of the deceased is not taken as dependant, it would reasonable to take the number of his dependants as four and to provide for deduction of 1/4 for personal and living expenses

This content is restricted to site members. If you are an existing user, please log in. New users may register below.

Existing Users Log In
   
PropellerAds
SHARE