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Uttar Pradesh State Road Transport Corp. Vs.dhara Singh - Court Judgment

LegalCrystal Citation
CourtDelhi High Court
Decided On
AppellantUttar Pradesh State Road Transport Corp.
RespondentDhara Singh
Excerpt:
.....to release rs.50,000/- to the respondent by transferring the said amount to his individual savings bank account. the balance amount be kept in five fdrs of equal amount for the period of 1 year, 2 years, 3 years, 4 years and 5 years.6. credited in his individual savings bank account.7. at the time of maturity, the fixed deposit amount shall be automatically credited in the individual savings bank account of respondent.8. all the original fdrs shall be retained by uco bank, delhi high court branch. however, the photocopies of the same shall be provided to the respondent.9. without permission of this court.10. no loan or advance or pre-mature discharge shall be permitted without the permission of this court.11. of respondent is an individual account and not joint account. the monthly.....
Judgment:

IN THE HIGH COURT OF DELHI AT NEW DELHI Date of Decision:

21. t October, 2016 $~58 * % + MAC. APP. 398/2013 UTTAR PRADESH STATE ROAD TRANSPORT CORP. ........ Petitioner

Through: Ms. Garima Prashad, Advocate Versus DHARA SINGH ..... Respondent Through: Ms. Raj Kumari and Ms. Prabha Sharma, Advocates CORAM: HON'BLE MR. JUSTICE J.R. MIDHA JUDGMENT (ORAL) 1. The appellant has challenged the award of the Claims Tribunal whereby the compensation of Rs.3,70,000/- has been awarded to the respondent. The accident dated 06th September, 2010 resulted in pelvic 2. fracture with perineal wound to the respondent who underwent four surgeries. The injuries suffered by the respondent resulted in 26% disability relating to the left hip as per the disability certificate Ex.C-1. The Claims Tribunal awarded Rs.3,000/- towards medical treatment, Rs.10,000/- towards conveyance, Rs.20,000/- towards special diet and attendant charges, Rs.1,50,000/- towards pain and sufferings and loss of amenities of life and Rs.1,94,000/- towards loss of income and future earnings due to disability. the amount 3. is on a higher side which warrants awarded to the respondent reduction. Learned counsel for the appellant further submits that the Learned counsel for the appellant submits that MAC. APP. 398/2013 Page 1 of 1 minimum wages of Uttar Pradesh should be taken into consideration.

4. The respondent is present in Court and his injuries have been seen. This Court is of the view that the compensation awarded to the respondent is just, fair and reasonable and it does not warrant any reduction.

5. The appeal is dismissed. The appellant has deposited the entire award amount with Claims Tribunal in terms of the order dated 06th May, 2013 out of which 50% amount has already been released to the respondent. The Claims Tribunal is directed to release Rs.50,000/- to the respondent by transferring the said amount to his individual savings bank account. The balance amount be kept in five FDRs of equal amount for the period of 1 year, 2 years, 3 years, 4 years and 5 years.

6. credited in his individual savings bank account.

7. At the time of maturity, the fixed deposit amount shall be automatically credited in the individual savings bank account of respondent.

8. All the original FDRs shall be retained by UCO Bank, Delhi High Court Branch. However, the photocopies of the same shall be provided to the respondent.

9. without permission of this Court.

10. No loan or advance or pre-mature discharge shall be permitted without the permission of this Court.

11. of respondent is an individual account and not joint account. The monthly interest on the FDRs of respondent shall be No cheque book or debit card be issued to the respondent The Claims Tribunal shall ensure that the savings bank account MAC. APP. 398/2013 Page 2 of 2 12. Copy of this judgment be given dasti to learned counsels for the parties under signature of Court Master. OCTOBER21 2016 ak J.R. MIDHA, J.

MAC. APP. 398/2013 Page 3 of 3


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