Saturday, July 11, 2020

Motor Vehicle – Just and Proper compensation – Enhancement of compensation...

  SUPREME COURT OF INDIA DIVISION BENCH RAJENDRA SINGH AND OTHERS @APPELLAN Vs. NATIONAL INSURANCE COMPANY LIMITED AND OTHERS — Respondent ( Before : Navin Sinha and B.R. Gavai, JJ....

Motor Vehicles Act, 1988 – Section 2(30) – Definition of the...

  SUPREME COURT OF INDIA DIVISION BENCH SURENDRA KUMAR BHILAWE — Appellant Vs. THE NEW INDIA ASSURANCE COMPANY LIMITED — Respondent ( Before : R. Banumathi and Indira Banerjee, JJ....

Accident – Rash and negligent driving – Compensation – Enhancement of...

  SUPREME COURT OF INDIA FULL BENCH SAVITHA — Appellant Vs. M/S. CHODAMANDALAM M.S. GENERAL INSURANCE CO. LTD. AND OTHERS — Respondent ( Before : R.F. Nariman, Navin Sinha and...

HELD High Court has committed error in granting only 15% towards...

  SUPREME COURT OF INDIA FULL BENCH M.H. UMA MAHESHWARI AND OTHERS — Appellant Vs. UNITED INDIA INSURANCE CO. LTD. AND ANOTHER — Respondent ( Before : N.V. Ramana, R....

Motor Accident – Rash and Negligent driving – Physical functional disability...

  SUPREME COURT OF INDIA FULL BENCH SRI ANTHONY ALIAS ANTHONY SWAMY — Appellant Vs. THE MANAGING DIRECTOR, K.S.R.T.C. — Respondent ( Before : R.F. Nariman, Navin Sinha and B.R....

Accident Compensation – Income To Be Assessed Based On Employee’s Entitlement,...

Accident Compensation - Income To Be Assessed Based On Employee's Entitlement, Without Deduction Of Allowances : SC Radhika Roy 19 May 2020 8:46 PM The Supreme...

Exemption Clauses In Insurance Contracts Are To Be Construed Against Insurer...

Exemption Clauses In Insurance Contracts Are To Be Construed Against Insurer In Case Of Doubt : SC LIVELAW NEWS NETWORK 15 April 2020 7:48 PM In...

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Motor Vehicles Act, 1988 – Section 149(2)(a)(ii) – Accident – Willful...

SUPREME COURT OF INDIA DIVISION BENCH NIRMALA KOTHARI — Appellant Vs. UNITED INDIA INSURANCE CO. LTD. — Respondent ( Before : Navin Sinha and Krishna Murari, JJ. ) Civil Appeal...

Vehicle Owner’s Insurance Claim Cannot Be Repudiated Merely Because Driver Was...

Vehicle Owner's Insurance Claim Cannot Be Repudiated Merely Because Driver Was Possessing Fake Licence: SC Ashok Kini 4 March 2020 9:22 PM "If the driver produces...

Motor Vehicles Act, 1988 – Section 168 – Compensation – Suffered...

SUPREME COURT OF INDIA DIVISION BENCH KAJAL — Appellant Vs. JAGDISH CHAND AND OTHERS — Respondent ( Before : L. Nageswara Rao and Deepak Gupta, JJ. ) Civil Appeal No....

MV Act -Claimant’s Cross Objection For Enhanced Compensation Maintainable In Insurer’s...

MV Act -Claimant's Cross Objection For Enhanced Compensation Maintainable In Insurer's Appeal Against Award : SC LIVELAW NEWS NETWORK 30 Jan 2020 11:45 PM The Supreme...

Motor Accidents Claim: Violation Of Law By Itself Cannot Lead To...

Motor Accidents Claim: Violation Of Law By Itself Cannot Lead To A Finding Of Contributory Negligence: SC Ashok Kini 14 Jan 2020 5:40 PM "It is...

IMP: Motor Vehicles Act, 1988 – Sections 140, 166 and 166(1)(c)...

SUPREME COURT OF INDIA DIVISION BENCH NATIONAL INSURANCE COMPANY LIMITED — Appellant Vs. BIRENDER AND OTHERS — Respondent ( Before : A.M. Khanwilkar and Dinesh Maheshwari, JJ. ) Civil Appeal...

Motor Vehicles Act, 1988 – Sections 163A – Vehicular accident –...

SUPREME COURT OF INDIA DIVISION BENCH RAMKHILADI AND ANOTHER — Appellant Vs. THE UNITED INDIA INSURANCE COMPANY AND ANOTHER — Respondent ( Before : Ashok Bhushan and M. R....

MV Act- Relinquishment Of Shares By A Dependent Doesn’t Disentitle Her...

MV Act- Relinquishment Of Shares By A Dependent Doesn't Disentitle Her From Claiming Compensation: SC The Supreme Court has observed that relinquishment of share by...

Accident—Injured aged 10 years suffered disability @70%–Lumpsum compensation amount ofRs. 10...

2019(3) Law Herald (SC) 2006 : 2019 LawHerald.Org 1248 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice Abhay Manohar Sapre Hon'ble Mrs. Justice Indu Malhotra Civil...

Accident—Income—Certificate by employer as to salary of injured claimant is a...

  2019(3) Law Herald (SC) 1952 : 2019 LawHerald.Org 1241 IN THE SUPREME COURT OF INDIA Before Hon'ble Mrs. Justice Indu Malhotra Hon'ble Mr. Justice M.R. Shah Civil Appeal...

How Can They Lead ‘Proof Of Income’? SC Enhances Compensation To...

IN THE SUPREME COURT OF INDIA CIVIL APPELLATE JURISDICTION Civil Appeal No. 7004/2019

Accident—Registered Owner—Merely because the vehicle was transferred does not mean that...

2019(1) Law Herald (P&H) 304 (SC) : 2018 LawHerald.Org 2059 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice Uday Umesh Lalit Hon'ble Mr. Justice...

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