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Madhya Pradesh State Road Transport Corporation Vs. Satish Kumar and anr. - Court Judgment

LegalCrystal Citation
SubjectInsurance;Motor Vehicles
CourtMadhya Pradesh High Court
Decided On
Judge
Reported in1(1984)ACC437
AppellantMadhya Pradesh State Road Transport Corporation
RespondentSatish Kumar and anr.
Excerpt:
- it was the duty of the bus driver to drive the vehicle at reasonable speed or to stop it when he felt that the cyclist would be dashing against the right front side of the bus.
Judgment:
It was the duty of the bus driver to drive the vehicle at reasonable speed or to stop it when he felt that the cyclist would be dashing against the right front side of the bus.

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