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B. Vijaya Bharathi v/s Venkataraman, Director, Tradex Shipping Company Ltd., Chennai & Another

    Contempt Petition No. 1812 of 2022 & Sub Application (OS).No. 543 of 2022

    Decided On, 19 October 2022

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE S.M. SUBRAMANIAM

    For the Petitioner: B. Govindaprabhu, Advocate. For the Respondents: R1, M. Kempraj, R2, G. Guruswaminathan, M/s. Nageshwaran, Narichania, Advocates.



Judgment Text

(Prayer: Contempt Petition filed Under Section 11 of Contempt of Courts Act, 1971, to punish the respondents for the contempt of court for disobeying the Hon'ble High Court order passed in W.P.No.5323 of 2014 dated 26.10.2021.)

1. The contempt petition has been filed to punish the respondents for the contempt of court for disobeying the Hon'ble High Court order passed in W.P.No.5323 of 2014 dated 26.10.2021.

2. The learned counsel appearing on behalf of the respondent / The United India Insurance Company Limited made a submission that the petitioner is covered under the Insurance policy and the employer also has furnished the copy of the policy to the Insurance Company.

3. It was verified by the competent authorities that the petitioner is covered under the said policy taken by the employer and accordingly, the eligible compensation as per the said policy is to be settled in favour of the writ petitioner.

4. The 2nd respondent / Mrs.Pushpalatha Natarajan, Head and Deputy General Manager, The United India Insurance Company Limited is appeared in person before this Court today and has stated that on submission of all the relevant documents, the compensation will be settled without causing any undue delay.

5. Thus, the petitioner and well as the respondent/employer are directed to complete the formalities and submit all the relevant documents to the Insurance Company within a period of two weeks from today and on receipt on all the relevant documents, the United India Insurance Company Limited / respondent is directed to settle the compensation as applicable to the writ petitioner within a period of four weeks from the date of receipt of all the relevant documents from the parties.

6. With these directions, the contempt petition stands closed. No costs. Consequently, connected Sub-applic

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ation petition is also closed. 7. Further appearance of the 2nd respondent / Mrs.Pushpalatha Natarajan, Head and Deputy General Manager, The United India Insurance Company Limited is dispensed with.
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