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The Fazilka Dabwali Transport Co. Pvt. Ltd. Vs. Madan Lal - Court Judgment

LegalCrystal Citation
SubjectMotor Vehicles
CourtSupreme Court of India
Decided On
Case NumberCivil Appeal No. 1996(N) of 1968
Judge
Reported inAIR1977SC1482; (1977)79PLR480; (1977)2SCC434
AppellantThe Fazilka Dabwali Transport Co. Pvt. Ltd.
RespondentMadan Lal
Appellant Advocate K.P. Nagaraja and; P. N. Puri, Advs.
Respondent Advocate N.N. Goswami and ; Arvind Minocha, Advs.-
Excerpt:
motor vehicles - damages - motor vehicles act - left foot of injured child was amputated as result of alleged accident - motor vehicle claims tribunal found that driver was negligent and awarded rs. 7000 as damages - mere fact that two boys were riding cycle did not contribute to accident - in appeal high court emphasised amputation of one foot and injury to other leg which gave limp to child and enhanced compensation to rs. 12000 - supreme court agreed with judgment of high court - transport company was running bus without insurance so it was also negligent - transport company ordered to pay cost of appeal - appeal dismissed. - .....the tribunal awarded rupees 7000/- as damages.7. the respondent-father of the child preferred an appeal to the high court the transport company also preferred an appeal. the learned single judge enhanced the compensation from rs. 7000/- to rs. 12000/-. the learned single judge emphasised the amputation of one foot and injury to the other leg which gave a limp to the child because of the injury. in 'our opinion the high court rightly enhanced the claim.8. thereafter an appeal under clause 10 of the letters patent was taken to the high court. the high court came to the conclusion that the letters patent appeal was not competent. we are leaving this question open because we did not hear the parties on this point.9. we heard the appeal only on merits. we are of opinion that the judgment of.....
Judgment:

A.N. Ray, C.J.

1. This appeal is by certificate from the judgment dated 9 November 1967 of the Punjab and Haryana High Court in .

2. The respondent is the father of the child who was injured in an accident.

3. The respondent claimed Rupees 25000/- on account of injuries received by his child. The left foot of the child was amputated as a result of the alleged accident There was also an injury on the other foot.

4. There was an award of the Motor Accidents Claims Tribunal. The award is dated 29 March 1964. The Tribunal came to the conclusion on the evidence that there was negligence on the part of the driver. Two boys were going on a cycle. The driver of the bus in his evidence said that his bus was full and the speed was 10 to 15 miles per hour. The time of the accident was 11.00 a.m. The place was the bazar. There was rush in the bazar at that time. The road was 16 feet pucca. The side from which the boys came was a blind road. The boys were not visible to him before he entered the chowk. When he entered the chowk he noticed the boys coming on cycle. The further evidence of the driver is that he applied brakes and stopped his bus. The driver tried to save them and swerved to his right. The front wheel of the cycle came under the wheel of the bu The back wheel of the cycle was also damaged.

5. The Tribunal came to the conclusion that under the circumstances namely : the hour the place and the concourse of people, the speed of 10 to 15 miles per hour would not be considered low speed in the bazar area. It was also contended be fore the Tribunal that two boys were riding the cycle and therefore there was contributory negligence. The Tribunal rightly repelled that suggestion by stating that the mere fact of double-riding by the boys did not contribute to the accident.

6. The Tribunal awarded Rupees 7000/- as damages.

7. The respondent-father of the child preferred an appeal to the High Court The Transport Company also preferred an appeal. The learned single Judge enhanced the compensation from Rs. 7000/- to Rs. 12000/-. The learned single Judge emphasised the amputation of one foot and injury to the other leg which gave a limp to the child because of the injury. In 'our opinion the High Court rightly enhanced the claim.

8. Thereafter an appeal under Clause 10 of the Letters Patent was taken to the High Court. The High Court came to the conclusion that the Letters Patent Appeal was not competent. We are leaving this question open because we did not hear the parties on this point.

9. We heard the appeal only on merits. We are of opinion that the judgment of the learned single Judge is sound and correct.

10. For these reasons the appeal is dismissed. In view of the fact that the Transport Company was running the bus without insurance it is apparent that the Transport Company was also negligent there.

11. Taking into consideration the facts and circumstances of the case we are of opinion that the Transport Company should pay the respondent costs of this appeal, which we assess at Rs. 2500/-.


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