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United India Insurance Company Limited [email protected] & Ors - Court Judgment

LegalCrystal Citation
CourtDelhi High Court
Decided On
AppellantUnited India Insurance Company Limited
Respondent[email protected] & Ors
Excerpt:
.....consortium and estate are also just, fair and reasonable.5. deposited rs.26,13,479/- with uco bank, delhi high court branch in terms of order dated 17th august 2016.6. of rs.25 lakhs in fixed deposit in the following manner:-"resp. 3 sr. no.soniya uco bank, delhi high court branch is directed to keep a sum the appeal is dismissed. the resp. 1 subhadara appellant has duratio n of fdr resp. 2 sumit (son) fdr amount (rs.) (daughter) fdr amount (rs.) resp. 4 mayank (son) fdr amount (rs.) (wife) fdr amount (rs.) 1,00,000/- 1,00,000/- 1,00,000/- 1,00,000/- 1,00,000/ 2.3. 4.5. 1 yr 2 yrs 3 yrs 4 yrs 5 yrs rs.5,00,000/- be kept in fdr till he attains the age of majority. rs.5,00,000/- be kept in fdr till she attains the age of majority. rs.5,00,000/- be kept in fdr till he attains the age.....
Judgment:

$~17 * % + IN THE HIGH COURT OF DELHI AT NEW DELHI Date of Decision:18th October, 2016 MAC.APP. 640/2016 & CM No.29816/2016 (Stay) UNITED INDIA INSURANCE COMPANY LIMITED Through: Mr. Amit Kumar Advocate .... Appellant Singh, Versus [email protected] & ORS ........ RESPONDENTS

Through: Mr. R.P.S. Bhatti and Mr. S.S. CORAM: HON'BLE MR. JUSTICE J.R. MIDHA Rathi, Advocates JUDGMENT (ORAL) 1. The appellant has challenged the award of the Claims Tribunal whereby compensation of Rs.23,15,600/- has been awarded to claimants/respondents No.1 to 4. The accident dated 3rd February 2013 resulted in the death of 2. Pappu Kumar. The deceased was aged 41 years at the time of the accident and was working as a driver on contract basis earning Rs.12,000/- per month. The deceased was survived by his wife and three minor children, who filed the claims petition before the Claims Tribunal. The Claims Tribunal added 30% towards future prospects of the deceased, deducted 1/4th towards personal expenses and applied the multiplier of 14. The Claims Tribunal awarded Rs.1 lakh towards loss of love and affection, Rs.1 lakh towards loss of consortium, Rs.1 MAC.APP. 640/2016 Page 1 of 4 for the appellant, the Court is of the view that lakh towards loss of estate and Rs.50,000/- towards funeral expenses. Total compensation awarded is Rs.23,15,600/-. Learned counsel for the appellant urged at the time of hearing of 3. appeal that the future prospects should not be taken into consideration and the compensation awarded under the heads of love and affection, consortium and estate be reduced. On careful consideration of the submissions made by learned 4. the counsel compensation awarded by the Claims Tribunal is just, fair and reasonable. The Claims Tribunal has rightly awarded the future prospects @ 30% to the respondents. The compensation awarded under the heads of loss of love and affection, consortium and estate are also just, fair and reasonable.

5. deposited Rs.26,13,479/- with UCO Bank, Delhi High Court branch in terms of order dated 17th August 2016.

6. of Rs.25 lakhs in fixed deposit in the following manner:-

"Resp. 3 Sr. No.Soniya UCO Bank, Delhi High Court branch is directed to keep a sum The appeal is dismissed. The Resp. 1 Subhadara appellant has Duratio n of FDR Resp. 2 Sumit (Son) FDR amount (Rs.) (Daughter) FDR amount (Rs.) Resp. 4 Mayank (Son) FDR amount (Rs.) (Wife) FDR amount (Rs.) 1,00,000/- 1,00,000/- 1,00,000/- 1,00,000/- 1,00,000/

2.

3. 4.

5. 1 yr 2 yrs 3 yrs 4 yrs 5 yrs Rs.5,00,000/- be kept in FDR till he attains the age of majority. Rs.5,00,000/- be kept in FDR till she attains the age of majority. Rs.5,00,000/- be kept in FDR till he attains the age of majority. attaining On majority, Rs.1,00,000/- shall be released and balance On attaining majority Rs.1,00,000/- shall be released and balance Rs.4,00,000/- be kept On attaining majority Rs.1,00,000/- shall be released and balance Rs.4,00,000/- be kept MAC.APP. 640/2016 Page 2 of 4 Rs.4,00,000/- be kept in 4 FDRs of equal amount for a period of 1 year, 2 years, 3 years and 4 years. in 4 FDRs of equal amount for a period of 1 year, 2 years, 3 years and 4 years. in 4 FDRs of equal amount for a period of 1 year, 2 years, 3 years and 4 years.

6. 7.

8. 9.

10. 6 yrs 7 yrs 8 yrs 9 yrs 10 yrs TOTAL100,000/- 1,00,000/- 1,00,000/- 1,00,000/- 1,00,000/- 10,00,000/- 5,00,000/- 5,00,000/- GRAND TOTAL500,000/- 25,00,000/- The monthly interest on all At the time of maturity, the fixed deposit amount shall be the 7. The balance amount, after keeping Rs.25 lakhs in fixed deposit, be released to respondent No.1 by transferring the said amount in savings bank account No.20780110097410, UCO Bank, Karkardooma Court Branch, Delhi. the FDRs shall be paid to 8. respondent No.1 by transferring the said amount to her individual savings bank account.

9. automatically credited in the claimants/beneficiaries.

10. All the original FDRs shall be retained by UCO Bank, Delhi High Court Branch. However, the photocopies of the same shall be provided to the respondent No.1.

11. No cheque book or debit card be issued to the respondent No.1 without permission of this Court.

12. No loan or advance or pre-mature discharge shall be permitted without the permission of this Court.

13. The respondent No.1 shall approach the UCO Bank for completing the formalities for the disbursement of the award amount savings bank accounts of MAC.APP. 640/2016 Page 3 of 4 in terms of this order.

14. UCO Bank, Delhi High Court Branch shall ensure that the savings bank account of respondent No.1 is individual account and not joint account.

15. Respondent No.1 is at liberty to approach this Court for release of further amount in case of any financial exigency.

16. 17. CM No.29816/2016 is disposed of.

18. Copy of this judgment be given dasti to counsels for the parties under signatures of the Court Master. The statutory amount be refunded back to the appellant. OCTOBER18 2016 Aj J.R. MIDHA, J.

MAC.APP. 640/2016 Page 4 of 4


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