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Ratnamma Amma vs Managing Director on 4 August, 2010

Kerala High Court
Ratnamma Amma vs Managing Director on 4 August, 2010
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C).No. 24362 of 2010(U)


1. RATNAMMA AMMA, PUTHEN VEEDU,
                      ...  Petitioner

                        Vs



1. MANAGING DIRECTOR, KERALA STATE
                       ...       Respondent

                For Petitioner  :SRI.PRATHEESH.P

                For Respondent  : No Appearance

The Hon'ble MR. Justice K.SURENDRA MOHAN

 Dated :04/08/2010

 O R D E R
                K.SURENDRA MOHAN, J.
             -------------------------------------------
                W.P.(C) No.24362 of 2010
             -------------------------------------------
             Dated this the 4th August, 2010

                          JUDGMENT

The petitioner is the claimant in O.P.(MV)No.28 of 2005

of the Motor Accidents Claims Tribunal, Kollam. The

petitioner has been awarded compensation as per Ext.P1

award. The petitioner complains that the award amount

has not been paid by the respondent so far.

2. Adv.V.V.Nandagopal Nambiar who appears for the

respondent submits that the award amount would be paid

within a period of three months from today.

3. In the above circumstances, this writ petition is

disposed of directing the respondent to pay the amount

awarded and to satisfy the award in O.P.(MV)No.28/2005,

as expeditiously as possible and at any rate within a period

of three months from today.

K.SURENDRA MOHAN,
JUDGE

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