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Sagar Chand Phool Chand JaIn Vs. Santosh Guptas and Others - Court Judgment

LegalCrystal Citation
Subject Company
CourtDelhi High Court
Decided On
Judge
Reported in[1987]62CompCas55(Delhi)
Acts Motor Vehicles Act, 1939 - Sections 2 and 95
AppellantSagar Chand Phool Chand Jain
RespondentSantosh Guptas and Others
Cases ReferredPushpabai Parshottam Udeshi v. Ranjit Ginning and Pressing Co.P.Ltd..
Excerpt:
.....sections 2 and 95 of motor vehicles act, 1939 - liability of insurer towards passengers - terms of policy covers liability towards other passengers - instructions by traffic advisory committee also make it mandatory for insurer to change policy to covering risk of other passengers - unlimited liability on insurer in absence of contract to contrary. - section 13: [altamas kabir & cyriac joseph,jj] custody of child - welfare of child vis--vis comity of courts - the minor girl child of 3 1/2 years was brought to india by her mother. the minor girl was a citizen of u.k. being born in u.k. her parents had set up their matrimonial home in u.k. and had acquired status of permanent residents of u.k. the child with her mother was supposed to return to u.k. but the mother cancelled her tickets..........manohar lal gupta, being a gratuitous passenger, there was no liability for respondent no.3, the insurance company. on the quantum of the damages, the tribunal accepted the statement of the petitioners-claimants that the monthly income of the deceased was rs.700. after deducting a sum of rs.250 as his 'pocket money', the tribunal assessed the monthly dependency at rs. 450 or rs. 5,400 annually. on consideration of the history of longevity in the family of the deceased, the tribunal held that manohar lal gupta could have lived at least up to age of 65 years but the tribunal held that the multiplier of 14 would appropriate in the case. after making deductions for lump sum payments, the tribunal awarded a compensation of rs 64,260. the tribunal did not allow any interest on the said.....
Judgment:

Wad, J.

1. The deceased Manohar Lal Gupta, was a contractor and general order supplier. He was also running a tea shop. He was travailing in a car bearing No. DLJ-3675. The car was driven by respondent No. 1, Kartar Singh, in the claimant's petition, in the course of his employment with M/s. Sagar Chand phool Chand Jain, respondent No. 2. The car was going from Najafgarh towards the village Nivads. Manohar Lal Gupta was sitting on the rear seat. Two other persons, Shri Tek Chand and Shri. Preet, were sitting on the front seat with the driver, respondent No.1. It is found by the Tribunal that the driver was driving at a very high speed and in a reckless manner and while approaching Karol bridge hit into the drums on the left side of the road. The driver could not control the vehicle, and, thereforee, hit against a tree on the other side. The passengers were seriously injured. Manohar Lal Gupta and other injured were taken to Najafgarh Public Health Center, where Dr. A.D. Diutta declared Manohar Lal Gupta dead. At the time of his death,Manohar Lal Gupta was 32 years old. He was survived by his wife and five minor children from the age of to months to 9 years.

2. The Tribunal found that the evidence of the eye witnesses, Shri Harprashad, PW-4, and Tek Chand, P-W, wa quite reliable and on that basis the version of the accident as put by the claimants was established. The Tribunal further found that there was no counter- version on the record produced by the respondents to disprove the same. The Tribunal also noted that the respondents did not produce the driver, namely, respondent No. 1, who was the most vital witness. On the assessment of on record, the Tribunal found that respondent No.1 was driving the car in a rash and negligent manner resulting in the accident in which Manohar Lal Gupta was killed. The Tribunal further held that the respondents did not produce any evidence to show that respondent No.1 was not driving the vehicle in the curse of his employment with respondent No.2. The Tribunal, thereforee, held respondent No.2 vicariously liable for the loss of life of the deceased. The Tribunal however, held that Manohar Lal Gupta, being a gratuitous passenger, there was no liability for respondent no.3, the insurance company. on the quantum of the damages, the Tribunal accepted the statement of the petitioners-claimants that the monthly income of the deceased was Rs.700. After deducting a sum of Rs.250 as his 'pocket money', the Tribunal assessed the monthly dependency at Rs. 450 or Rs. 5,400 annually. on consideration of the history of longevity in the family of the deceased, the Tribunal held that Manohar Lal Gupta could have lived at least up to age of 65 years but the Tribunal held that the multiplier of 14 would appropriate in the case. After making deductions for lump sum payments, the Tribunal awarded a compensation of Rs 64,260. The Tribunal did not allow any interest on the said amount.

3. Two cross-appeals were filed, one by the claimants for the enhancement of compensation and the other by respondent No.2. the owner, could not advance any convincing arguments as to why the findings of fact recorded by Tribunal should not be accepted. I have gone through the evidence on record and I am satisfied that the Tribunal was right as regards its findings on the version of the accident and also as regards the fact that respondent No.1, driver, committed the said accident during the course of him employment with respondent No.2, the owner. It must be particularly noted that respondent no.2 did not produce the driver who was the crucial witness in the case. The only question which was seriously argued was whether respondent no.2, the owner, was liable or whether the insurance company, respondent No.3. was liable.

4. Learned counsel for the insurance company has relied upon the judgment of the Supreme Court in Pushpabai Parshottam Udeshi v. Ranjit Ginning and Pressing Co.P.Ltd.., : [1977]3SCR372 . According to the counsel, the ratio of the Supreme Court judgment is that under section 95 of the Motor Vehicles Act, 1939, the liability of insurance company is restricted to the statutory liability under section 95 and no more. If the risk to the passenger is to be covered, it must be done by a Special contract. According to the counsel, in the present case, the contract of insurance did not specify risk to the passengers nor was any additional payment of premium received on that account. On the other hand, the submission of the owner of the car is that the Supreme Court was only concerned with the simple question whether the liability of the insurance company was unlimited with regard to risk to the passengers or was limited only to Rs. 50,000 as stated in the contract. Learned counsel for the claimants submitted that the very concept of a comprehensive policy includes the risk to a passenger gratuitously carried. A special contract is necessary for limiting the liability of the insurance company. He further submitted that the statutory Tariff Advisory Committee, by their instructions dated March 13, 1978, had given directions to insurance companies in regard to liability of the insurance company in respect of the passengers carried in a private car. It is submitted by the counsel that the said instructions mandatory require incorporation of the following clause in the contract, viz.., 'death of, or bodily injury to, any person including occupants carried in the motor car provided that such occupants are not carried for hire or reward.' It is then pointed out that the Tariff Advisory Committee had directed that 'all existing policies should be deemed to incorporate this amendment automatically 'and the above decision is brought to force with 3effect from March 25, 1977'. A copy of the said instructions of the Tariff Advisory Committee is produced and I have taken the same on record. The further submission insurance companies, including respondent No. 3 in this case, are bound by the same.

5. The decision of the Supreme Court makes it clear that although there is no statutory liability for the insurance company to pay compensation to a passenger, a contract of insurance can provide otherwise. The Supreme Court has traced the history of section 95 of the Act which was amended by Act No. 56 of 1969. Section 95 incorporates the provisions of section 203(4) of the Road Traffic Act, 1960, passed in England. The Supreme Court has also sated that the Motor Vehicles (Passenger Insurance) Act of 1971 made insurance cover for the passenger liability compulsory. But the absence of any statutory provisions covering passenger liability is made good in India by the instructions of the Tariff Advisory Committee which is a statutory body. The instructions of the Tariff Advisory Committee referred to above have come into operation with effect from March 25, 1977. It is interesting to note that that exactly is the date on which the judgment in Pushpabai, : [1977]3SCR372 , was pronounced by the Supreme Court. The business of life insurance in India is now instrumentalities of the State. They are, thereforee, bound by the instructions of the Tariff Advisory Committee. The policy in this case was taken out in 1970 and the accident took place when the policy was a valid policy. r the time the case came up for decision before the Tribunal on May 31, 1979, the said instructions of the Tariff Advisory Committee had already come into operation. The only question is whether the policy in the present case can be treated as an 'existing policy' within the meaning of the said statutory instructions. In other words, the question is whether respondent No. 3 as an instrumentality of the State could be fattened with a liability in the year 1979 when under the instructions of the tariff Advisory Committee, i.e. on March 13, 1978, such a liability to the occupants/passengers was an established fact. I am inclined to hold that respondent No. 3, after the said instructions, cannot avoid this liability.

6. But apart from the instructions of the Tariff Advisory Committee, the contract itself provides positive indication that the risk of occupants/passengers is covered by the policy. The contract describes itself at the top as a contract for 'PRIVATE CAR (COMPREHENSIVE).' Section 2 of the contract provides for liability to third parties. This para says that the company will indemnify the insured in the event of an accident caused by or arising out of the use of the motor car against all sums including claimant's costs and expenses which the insured shall become legally liable to pay in respect of death of, ;or bodily injury or, any person but except so far as is necessary t meet the requirements of section 95 of the Motor Vehicles Act, 1939, the company shall not be liable where such death or injury arises out of and in the course of the employment of such person by the insured. Apart from these provisions, the contract itself provides for general exceptions where the company shall not be liable to pay. These exceptions where the company shall not be liable to pay. These exceptions do not include one relating to the occupants/passengers. In the schedule attached to the insurance policy, it is stated that the policy would cover the driver ; Any of the following ;

' (a) .....

(b) ' Any person. ' '

7. The policy is a comprehensive policy for Rs. 640 out of the total sum of Rs. 679 covering risk for driver, fire, riots, etc. A bare reading of the insurance policy with its schedule demonstrates that while charging a sum of Rs. 640 for a comprehensive policy, the company h;as undertaken to cover a risk to ' any person '. The clause in section 2 referring to the liability under section 95 is a mere repetition of the contents of section 95 but where after reproducing section 95 the policy speaks of the risk to ' any person ', it must be held that the occupants/passengers are also covered by the policy. During the time of the arguments, it was argued by counsel for the claimants that there different types of policies but there was no separate provision under the instructions of the Tariff Advisory Committee providing for separate premium to cover occupants/passengers before 1978. He further submitted that very valuable and important instructions affecting the policyholders are not published either by the Tariff Advisory Board or by the nationalised insurance companies. Counsel for the insurance company, was, thereforee, called upon to produce all the relevant instructions from the Tariff Advisory Board and the various types of policies taken out by the policyholders before 1978 and thereafter. Counsel could not produce the relevant material and in particular he could not produce a single policy where, in a comprehensive policy, special premium is charged to cover the risk of occupants' passengers. This would negatively establish that the nationalised insurance companies did not enter into special contract of insurance to cover occupants/passengers and that the comprehensive policy covers all the risks and liabilities to which the insured is liable. The 1978 instructions of the Tariff Advisory Committee are in the nature of an express clarification of the legal position already obtaining. I, thereforee, hold that respondent No.3, the insurance company, is liable to pay compensation. The owner can rightly say that under the policy, the company was bound to pay to the claimants for the death of the passengers. It is clear from the contract of insurance that the liability is not limited to any amount, and, thereforee, the insurance company has unlimited liability. In other words respondent No.3, the insurance company, will have to pay the entire amount of compensation awarded by the Tribunal. The appeal of respondent No. 2, owner, is, thereforee, to be accepted.

8. As regards quantum of compensation, there is merit in the claimants' submission for enhancement of compensation. The reduction in compensation. The reduction in compensation due to lump sum payment has no basis in the face of economic realities. Inflation takes away most of the value of compensation as years pass. I would, thereforee, not permit any deductions for lump sum payment. The learned judge has rightly held that the deceased would have contributed about Rs. 5,400 annually to his family. That was on the basis of the income at the time of his death. Further possibilities of enhanced income are not taken into account by the Tribunal. However, even if we proceed on the basis of Rs. 5,400, it is not understandable as to how the Tribunal has applied the multiplier of 14. There is no Explanationn for it nor any reason stated nor any authority referred to by the Tribunal. The Tribunal has itself found that the life expectancy of the deceased could be over 65 years and at the time of his death he was only 32 years. That means that the deceased would have contributed Rs. 5,400 to his family for at least up to his age of 65 years. The amount of compensation, thereforee, cannot be brought down by an arbitrary multiples of 14. The compensation amount, thereforee, comes to Rs. 1,78,200. This court as well as as the Supreme Court has allowed interest on the amount of compensation at the rate of 9% per annum even when there was no contract for the payment of interest.

9. Considering the fact that the accident has taken place in 1971 and the claimants' family, viz., widow and five minor children, were no paid any compensation for the last 14 years, I find every justification to awarded interest at 9% per annum from the date of the application for compensation before the Tribunal till its realisation. I may not that out of six claimants, four were daughters between the age of two to nine at the time of accident. Their education and marriage expenses would have to be taken into account while according the compensation. So also with regard to the sixth claimant, namely, the son, who was two months old at the time of the accident. For the reasons stated above, this appeal old at (FAO No. 142 of 1979) is dismissed and the claimants' appeal, C.M. No. 66 of 1980, (cross-objections) is allowed with the enhanced compensation and interest as mentioned above. They will also be entitled to costs.


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