Skip to content


National Insurance Company Ltd. Vs. Meenakshi and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberC.M.A(MD)Nos. 568 & 569 of 2014 & M.P.Nos. 1 & 1 of 2014
Judge
AppellantNational Insurance Company Ltd.
RespondentMeenakshi and Others
Excerpt:
motor vehicles act - section 173 -.....and abrasion injuries on both legs. considering the facts and circumstances of the case, the tribunal awarded a sum of rs.1,14,000/- as total compensation. 3. the learned counsel for the appellant contended that the tribunal erroneously ordered for pay and recovery in respect of the facts that the insurance company proved that the driver, who was driving the vehicle, which met out with an accident did not possess valid driving licence. therefore, the tribunal ought to have exonerated the insurance company from the liability and the pay and recovery method ordered by the tribunal is unsustainable. 4. further, the learned counsel for the appellant contended that the quantum fixed for partial loss of earning of rs.21,000/- by the tribunal in m.c.o.p.no.507 of 2006 is erroneous and the.....
Judgment:

(Prayer:-Civil Miscellaneous Appeal filed under Section 173 of the Motor Vehicles Act, 1988 against the order dated 16.09.2011 made in M.C.O.P.No.507 of 2006 on the file of the Motor Accident Claims Tribunal (III Additional Subordinate Judge) Madurai.)

Common Judgment

1. The appellant Insurance Company has preferred the present civil miscellaneous appeals challenging the common award passed in M.C.O.P.Nos.507 and 508 of 2006, dated 16.09.2011 on the file of the Motor Accident Claims Tribunal (III Additional Subordinate Judge) Madurai.

2. It is the case of injury caused due to the accident took place on 13.01.2005 at 2.15 p.m. At Madurai-Thathaneri Main Road. The injured/victims filed two petitions in M.C.O.P.Nos. 507 and 508 of 2006 seeking compensation before the Motor Accident Claims Tribunal (III Additional Subordinate Judge) Madurai stating that she sustained compound fracture on right radius and right forearm and abrasion injuries on both legs. Considering the facts and circumstances of the case, the Tribunal awarded a sum of Rs.1,14,000/- as total compensation.

3. The learned counsel for the appellant contended that the Tribunal erroneously ordered for pay and recovery in respect of the facts that the Insurance Company proved that the driver, who was driving the vehicle, which met out with an accident did not possess valid driving licence. Therefore, the Tribunal ought to have exonerated the Insurance Company from the liability and the pay and recovery method ordered by the Tribunal is unsustainable.

4. Further, the learned counsel for the appellant contended that the quantum fixed for partial loss of earning of Rs.21,000/- by the Tribunal in M.C.O.P.No.507 of 2006 is erroneous and the same has to be set aside. Both contentions raised by the learned counsel for the appellant deserve no merit in view of the fact that the settled principles laid down by the Supreme Court of India in respect of pay and recover in the decision in Oriental Insurance Co.Ltd., Vs. Shri Nanjappan and others, reported in I (2004) ACC 524 (SC), which is extracted hereunder:

..... For the purpose of recovering the same from the insured, the insurer shall not be required to file a suit. It may initiate a proceeding before the concerned Executing Court as if the dispute between the insurer and the owner was the subject matter of determination before the Tribunal and the issue is decided against the owner and in favour of the insurer. Before release of the amount to the insured, owner of the vehicle shall be issued a notice and he shall be required to furnish security for the entire amount, which the insurer will pay to the claimants. The offending vehicle shall be attached, as a part of the security. If necessity arises the Executing court shall, take assistance of the concerned Regional Transport authority. The Executing Court shall pass appropriate orders in accordance with law as to the manner in which the insured, owner of the vehicle shall make payment to the insurer. In case there is any default it shall be open to the Executing court to direct realization by disposal of the securities to be furnished or from any other property or properties of the owner of the vehicle, the insured. The appeal is disposed of in the aforesaid terms, with no order as to costs.

5. In respect of other plea, this Court is not inclined to modify the award passed by the Tribunal in view of the fact that the Tribunal fixed a meagre amount of Rs.3,000/- as monthly income of the claimant and fixed the compensation of Rs.21,000/- under the head partial loss of income and the same is just and proper. Hence, both the appeals deserve no consideration and the common award passed in M.C.O.P.Nos.507 and 508 is confirmed.

6. In the result, the civil miscellaneous appeals are disposed of. The learned counsel for the appellant represented that the Insurance Company already deposited the entire award amount with proportionate accrued interest and costs as apportioned by the Tribunal. The claimant in M.C.O.P.No.507 of 2006 is permitted to withdraw the entire award amount with proportionate accrued interest and costs through RTGS by filing necessary application before the Tribunal concerned. The Tribunal is directed to deposit the share of the minor claimant, represented by her mother and next friend Selvi to the credit of M.C.O.P.No.508 of 2006 in any one of the Nationalised Banks, in a Fixed Deposit scheme, till she attains majority. The guardian of the minor claimant, is permitted to withdraw the accrued interest of the minor once in three months directly from the bank, only for the welfare of minors. No costs. Consequently, connected miscellaneous petitions are closed.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //