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Shrinivasa Reddy and ors. Vs. State of Mysore and ors. - Court Judgment

LegalCrystal Citation
SubjectMotor Vehicles
CourtSupreme Court of India
Decided On
Judge
Reported inAIR1960SC350; [1960]2SCR130
ActsConstitution of India - Articles 14, 19(1) and 32; Motor Vehicles Act, 1939 - Sections 45, 46, 57, 57(2), 57(3), 68A, 68B, 68C, 68D, 68E, 68F, 68F(1), 68F(2), 68G, 68H, and 68I; Motor Vehicles (Amendment) Act, 1956 - Sections 62
AppellantShrinivasa Reddy and ors.
RespondentState of Mysore and ors.
Excerpt:
.....and permit to department invalid - petition rejected on grounds that benefit is short lived under scheme - appeal preferred to apex court - held, under provision of act and scheme in force permit granted to department invalid. - motor vehicles act (59 of 1988)section 168: [dr.arijit pasayat & dr.mukundakam sharma,jj] apportionment of compensation - widow of deceased and mother of deceased were entitled to compensation - tribunal awarded compensation of rs. 3,40,068 along with 12% interest and costs with a direction that amount should be paid equally to widow and mother appellant/mother claimed that she was solely dependant for her livelihood on earning of her deceased son - claimant was hardly 20 years of age, therefore, high court directed that sum of rs. 50,000/- to be paid to.....order of court 18. in accordance with the opinion of the majority, we allow the petition and quash the order issuing permits to the department. we order parties to bear their own costs of this petition taking into account that petition no. 117 of 1959 filed by the petitioners with respect to the validity of the scheme has been withdrawn by them at a late stage and we have directed parties to bear their own costs of that petition also.19. order quashed.
Judgment:
ORDER

OF COURT

18. In accordance with the opinion of the majority, we allow the petition and quash the order issuing permits to the Department. We order parties to bear their own costs of this petition taking into account that Petition No. 117 of 1959 filed by the petitioners with respect to the validity of the scheme has been withdrawn by them at a late stage and we have directed parties to bear their own costs of that petition also.

19. Order quashed.


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