Ker. HC: Modern Outlook and Break from Colonial Past is Required from the Police  ||  Kar. HC: Property Purchased in Auction Can’t be Denied Regi. on Grounds That IT Dues are Pending  ||  SC Answers Whether Person Awarded Monetary Comp. But Hasn’t Received it Can File Appeal as Indigent  ||  Trademark Dispute Over ‘Pe’ Settled Between Phone Pe and Bharat Pe  ||  Centre Starts Granting Citizenship Under CAA in West Bengal, Haryana and Uttarakhand  ||  Circular Regarding Prioritizing Cases of Litigants/Advocates with Disability, Issued by Delhi HC  ||  Del. HC: Free Wi-fi Facility Launched by Delhi High Court for Lawyers, General Public  ||  Ker. HC: Construction of Illegal Religious Structures Cannot be Permitted on Government Land  ||  Kar. HC: De-Nomination of Chairman of Minorities Commission by Govt. Before Term is Not Arbitrary  ||  Delhi High Court: Question of Property Title Can’t be Decided by Forums Under Senior Citizens Act    

Punjab and Haryana High Court: Accident Survivor to Get Damages of Rs 23 Lakh 22 Years Later - (23 May 2019)

CIVIL

Punjab and Haryana High Court has enhanced the compensation awarded to the lone survivor from Rs 9 lakh to Rs 23 lakh, twenty-two years and six months after a five-and-a-half-year-old miraculously survived a fatal car accident in which three people were killed on the spot near Lalru.

Tags : PUNJAB AND HARYANA HIGH COURT   ACCIDENT  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved