Bom. HC: Maharashtra Govt Criticized for Exhibiting Mindset to Curtail Liberty of Undertrials  ||  Ori. HC: Stay of Execution Proceedings Under Arbitration Act Governed by Provisions of CPC  ||  SC: Intricate Enquiry Whether Claims are Time Barred Must Not be Conducted by Referral Courts  ||  Mad. HC: Proposed Changes in Criminal Laws Could have been Brought Through Amendments  ||  Bom. HC: Govt’s Decision to Exempt Pvt. Schools From 25% RTE Quota 'Unconstitutional'  ||  Ker. HC: To Proceed Against an Offence Committed Partly in India, Sanction of Centre Not Required  ||  Del. HC: Court to Take up Matter Referred to Arbitral Tribunal if Urgency Occurs  ||  Guj. HC: Asking Unknown Woman her Name, Address Doesn’t Constitute Sexual Harassment  ||  SC: In Cases of Long Incarceration, Watali Judgement Cannot be Cited as a Precedent  ||  Kerala HC: BNSS to be Applicable in all Criminal Appeals after 1st July, 2024    

Kerala HC: Insurer Liable to Third Party Even if Driver was Drunk - (01 Feb 2023)

MOTOR VEHICLES

Kerala High Court has held that when driver is drunk, certainly, his consciousness and senses will be impaired so as to render him unfit to drive, but liability under the Policy is statutory in nature and so Company is not liable to be exonerated from payment of compensation to victim.

Tags : KERALA HIGH COURT   THIRD PARTY   COMPENSATION   INSURER  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved