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Mohan Singh and anr. Vs. Chuhar Singh and anr. - Court Judgment

LegalCrystal Citation
SubjectInsurance;Motor Vehicles
CourtPunjab and Haryana High Court
Decided On
Judge
Reported in1(1985)ACC77
AppellantMohan Singh and anr.
RespondentChuhar Singh and anr.
Excerpt:
.....bid held, highest bidder has locus standi to maintain writ petition and assail action of state government or its authorities by contending that his bid has been turned down for arbitrary, illegal or perverse reasons however in such matters, heavy onus would like on petitioner bidder to establish his allegations as state action shall always be presumed to be in accordance with law - 2. the facts relevant to this matter are that amrik singh deceased, who was teacher in the government primary school, dhunda, was on his way to the school when he was run over and killed by the truck pue 5947. 3. it was the finding of the tribunal that this accident bad been caused entirely due to the rash and negligent driving of the truck driver and the claimant chuhar singh, his father, was..........to the father chuhar singh for the loss suffered by him on account of the death of his son amrik singh who was killed in an accident with a truck.2. the facts relevant to this matter are that amrik singh deceased, who was teacher in the government primary school, dhunda, was on his way to the school when he was run over and killed by the truck pue 5947.3. it was the finding of the tribunal that this accident bad been caused entirely due to the rash and negligent driving of the truck driver and the claimant chuhar singh, his father, was accordingly awarded rs. 20,000/- as compensation.4. the only point sought to be raised in appeal was with regard to the quantum of compensation awarded to the claimant. it is no doubt true that the claimant chuhar singh was 65 years of age when his.....
Judgment:

S.S. Sodhi, J.

1. The challenge here is to the award of Rs. 20,000/- as compensation to the father Chuhar Singh for the loss suffered by him on account of the death of his son Amrik Singh who was killed in an accident with a truck.

2. The facts relevant to this matter are that Amrik Singh deceased, who was teacher in the Government Primary School, Dhunda, was on his way to the school when he was run over and killed by the truck PUE 5947.

3. It was the finding of the Tribunal that this accident bad been caused entirely due to the rash and negligent driving of the truck driver and the claimant Chuhar Singh, his father, was accordingly awarded Rs. 20,000/- as compensation.

4. The only point sought to be raised in appeal was with regard to the quantum of compensation awarded to the claimant. It is no doubt true that the claimant Chuhar Singh was 65 years of age when his son Amrik Singh was killed in this accident, but it is an admitted fact that the claimant is still alive and is said to be in good health. Amrik Singh deceased was only 23 years of age at the time of his death and as has been mentioned earlier, he was a teacher in the Government Primary School. It has come to record that his salary was over Rs. 560/- per month. Keeping in view the circumstances of the claimant and the situation of the deceased, no exception can be taken to the award of Rs. 20,000/- as compensation to the father of the deceased.

5. This appeal is consequently hereby dismissed with costs. Counsel's fee Rs. 300/-.


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