Delhi Court awards 17 lakh to the family of mishap victim – Legal News

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Delhi Court awards 17 lakh to the family of mishap victim

A Delhi Court has awarded Rs.17 lakh to the family of a 29-year-old man who died in a road accident in 2011. The Motor Accident Claims Tribunal directed the Bharti Axa General Insurance Company Ltd, the insurer of the offending vehicle to pay a compensation of Rs.17,08,900 to the family of Kosar.

Considering the overall facts and pieces of evidence it has been found that the accident in question occurred due to the negligent driving of offending vehicle. The MACT judge disposed off the present issue in favour of petitioners.

Kosar was working as a truck driver who met with an accident while he was driving on the Swaroop Nagar flyover at GTK road in Delhi. The offending vehicle which was going ahead of Kosar’s truck suddenly applied brakes which led to the collision and death of Kosar. Since no evidence has been led on behalf of respondents (vehicle driver and owner), it’s the liability of insurance company to pay the entire compensation amount.

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Five judge bench of Supreme Court allows review of NEET judgement

A five-judge bench of Supreme Court has allowed the petitions seeking review of the 2013 judgement of the court which had ruled the Medical Council of India’s notification of holding common entrance test for admission to medical courses as invalid.

On 18 July 2013, the Court had held that Medical Council of India was not empowered under the Indian Medical Councils Act to conduct NEET and had quashed the relevant notifications of MCI. The judgment was passed after 115 petitions were filed before the Supreme Court and various High Courts, which were later transferred to the Supreme Court.

After the 2013 judgment was passed, various review petitions including those by the Medical Council of India were filed before the Supreme Court. The court finally allowed these review petitions recalling the judgment dated 18th July 2013 and direct that the matters be heard afresh.

Supreme Court termed the extent of loan default as Mind Boggling

The Supreme Court has termed the extent of loan default by the big individuals and corporates as mind boggling.  Reserve bank of India (RBI) has said that lakhs of crores of rupees taken on loan by the individuals and corporate have defaulted, some of whom have individually taken loans exceeding Rs.500 crore.

The Supreme Court said that it is a dichotomy that a poor farmer taking a loan of few thousand rupees is taken to task, whereas the big people who have taken thousands of crores are making merry. The court issued notices to the Indian Banks Association and Union finance ministry stating that the system needs to be set right.

A decade ago, a petition was filed in the Apex Court by advocate Prashant Bhushan, which highlighted the scam in Housing and Urban Development Corporation (HUDCO).  A newspaper recently reported the data obtained through RTI Act, which revealed that Rs 1.14 lakh crore of bad debt had been written off by 29 state owned banks between financial years 2013 and 2015.