Sunday, October 25, 2020

Accident—Invalid driving licence—Driver driving lorry on licence of LMV—Insurer not liable.

  2007(4) LAW HERALD (SC) 2947 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice Arijit Pasayat The Hon’ble Mr. Justice Lokeshwar Singh Panta Civil Appeal No....

Accident–Personal Expenses-¬ Deceased had left behind his wife, mother and two...

2019(2) Law Herald (SC) 1237 : (2019) 1 ACC 725 : (2019) 2 RCR(Civil) 376 : (2019) 4 SCALE 169: 2019 LawHerald.Org 916

Accident—Compensation—Entitlement to—Legal Representative— Even if there is no loss of dependency...

2007(2) LAW HERALD (SC) 1345 IN THE SUPREME COURT OF INDIA Before The Hon’ble Dr. Justice Arijit Pasayat Civil Appeal No. 1702 of 2007 Smt. Manjuri Bera v. The Oriental...

Accident—Negligence—Car dashed into truck from behind—Distance between the truck and maruti...

2018(2) Law Herald (SC) 732 : 2018 LawHerald.Org 1017   SUPREME COURT OF INDIA FULL BENCH NISHAN SINGH — Appellant Vs. ORIENTAL INSURANCE COMPANY LTD. THROUGH REGIONAL MANAGER — Respondent ( Before :...

Compensation–Disbursement of compensation–Four problems frequently faced in motor accident claim cases...

2010(1) LAW HERALD (SC) 647 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice R.V. Raveendran The Hon’ble Mr. Justice Dr. Mukundakam Sharma The Hon’ble Mr. Justice...

V IMP ::: Motor Vehicles Act, 1988, S.166–Accident–Refund of excess amount...

(2017) 175 AIC 265 : (2017) AllSCR 841 : (2017) 124 ALR 523 : (2017) 1 AnWR 436 : (2017) 2 ApexCourtJudgments(SC) 249 :...

A car came from behind and dashed into tanker as driver...

(2018) 1 ACC 655 : (2018) AIR(SCW) 1143 : (2018) AIR(SC) 1143 : (2018) 2 JT 206 : (2018) 1 LawHerald 562 : (2018) 1 LawHerald(SC) 343 :...

Accident-Insurance claim-Fake driving licence-Liability of insurer-insurance company not liable to pay...

2008(1) LAW HERALD (SC) 612 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice Dr. Arijit Pasayat The Hon’ble Mr. Justice P. Sathasivam Civil Appeal No. 490...

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...

Driving Licence-Validity of driving licence-Where findings of the Tribunal about validity...

  (1998) 1 ACC 600 : (1998) ACJ 116 : AIR 1998 SC 1485 : (1998) 91 CompCas 447 : (1997) 9 JT 197 :...

Income-Deceased aged 38 years was in the business of selling desi...

2018(3) Law Herald (SC) 2305 : 2018 LawHerald.Org 1492 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Chief Justice DipakMisra Honble Mr. Justice A M Khanwilkar Civil Appeal...

Accident–Death of son of insured while driving Motor Cycle–Son was not...

2009(1) LAW HERALD (SC) 585 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice S.B. Sinha The Hon’ble Mr. Justice Cyriac Joseph Civil Appeal No....

Accident—Pay & Recover—Even if insurance Company has no liability to pay...

2017(1) Law Herald (SC) 512 : 2017 LawHerald.Org 654 IN THE SUPREME COURT OF INDIA Before The Hon'ble Mr. Justice J. Chelameswar The Hon'ble Mr. Justice Abhay...

As a result of accident, appellant suffered 26% disability of right...

  (2012) ACJ 191 : (2011) 13 JT 205 : (2012) 1 RCR(Civil) 509 : (2011) 12 SCALE 658 : (2012) 1 TAC 376 :...

Accident–The owner of a vehicle cannot contend that he has no...

2009(1) LAW HERALD (SC) 358 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice Arijit Pasayat The Hon’ble Mr. Justice Ashok Kumar Ganguly Civil Appeal No. 396...

IMP :: Accident—Future Prospects—Standardized percentage is capable of being varied if...

(2018) 4 JT 391 : (2018) 2 PLR 483 : (2018) 5 SCALE 759 2O18(2) Law Herald (SC) 663 : 2018 LawHerald.Org 1070   SUPREME COURT...

Accident–No liability of insurance company to identify the owner of vehicle...

  2007(5) LH (SC) 3451  IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice S.B. Sinha The Hon’ble Mr. Justice Harjit Singh Bedi Civil Appeal No. 4845-4847...

Accident—Appeal—High Court is under legal obligation to decide all issues arising...

2018(3) Law Herald (SC) 2387 : 2018 LawHerald.Org 1585 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice Abhay Manohar Sapre Hon'ble Mr. Justice S. Abdul...

Accident—Appeal—Conclusion by Tribunal was a possible view, which could not have...

(2018) AIR(SCW) 1640 : (2018) AIR(SC) 1640 : (2018) DNJ 442 : (2018) 3 JT 584 : (2018) 2 RCR(Civil) 736 : (2018) 5...

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...

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