Skip to content


Oriental Insurance Company Ltd. Vs. Kavita Tara and ors. - Court Judgment

LegalCrystal Citation
SubjectMotor Vehicles
CourtDelhi High Court
Decided On
Case NumberFirst Appeal No. 69 of 1985
Judge
Reported in1985(9)DRJ341
ActsMotor Vehicles Act, 1939 - Sections 92A
AppellantOriental Insurance Company Ltd.
RespondentKavita Tara and ors.
Advocates: Mukesh Kher, Adv
Excerpt:
motor vehicles act - section 92-a--appeal against order of learned m.a.c.t. allowing the application of the claimants under section 92-a of the act--insurance company pleading that no accident as alleged by the claimants took place as the vehicle was stolen in 1973 and since then the vehicle has not been recovered--appeal admitted. - (1) motor vehicles act-section 92-a- appeal against order of learnedma.c.t. allowing the application of the claimants under section 92-aof the act-insurance company pleading that no accident as alleged by the claimants took place as the vehicle was stolen in 197.) and since then the vehicle has not been recovered-appeal admitted.
Judgment:

(1) Motor Vehicles Act-Section 92-A- Appeal against Order of LearnedMA.C.T. allowing the application of the claimants under Section 92-Aof the Act-Insurance Company pleading that no accident as alleged by the claimants took place as the vehicle was stolen in 197.) and since then the vehicle has not been recovered-appeal admitted.


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