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D. Rajapathi Vs. the University of Madurai and ors. - Court Judgment

LegalCrystal Citation
SubjectMotor Vehicles
CourtChennai High Court
Decided On
Case NumberA.A.O. No. 91 of 1975
Judge
Reported inAIR1980Mad219
ActsMotor Vehicle Act, 1939 - Sections 95(1) and 110B
AppellantD. Rajapathi
RespondentThe University of Madurai and ors.
Appellant AdvocateKumar Rajaratnam, Adv.
Respondent AdvocateS. Palaniswami, Adv. for ;R. Thiagarajan, ;K.C. Srinivasa and ;K.S. Narasimhan, Advs.
Cases ReferredGovindarajulu v. Govindaraja
Excerpt:
.....it is only their own private vehicle - held, as a passenger in that vehicle appellant cannot demand compensation from insurance company. - - the jeep driver as well as the technical and supervising, staff, including the appellant, were all employees of the state government answerable to the directorate of technical education. this position is now settled by a decision of the supreme court in as [1977]3scr372 .12. the jeep in this case cannot be thought within the conception of a public carrier vehicle within the meaning of 95(1) (b) (ii). although owned by a public body like a university, the jeep is only their own private vehicle......actual work of construction of the buildings and their supervision were with the directorate of technical education, technical division madras, which is a department of the state government. rajapathi, the appellant in this civil miscellaneous appeal is an assistant engineer, public works department, madras. it was part of his duty to supervise the construction of the staff quarters in the madurai university, for he was attached, in that capacity, to the office of the directorate of technical education. for going on official inspection duty, the appellant the use of a jeep belonging to state- university. the driver of the jeep, however, was an employee of the state government under the control of the director of technical education, madras. 2. one day at about 7 a. m. the appellant.....
Judgment:

1. The facts, giving rise to this civil miscellaneous appeal may be briefly stated: The University of Madurai had obtained the State Governments permission to raise buildings for staff quarters at Madurai. The actual work of construction of the buildings and their supervision were with the Directorate of Technical Education, Technical Division Madras, which is a department of the state Government. Rajapathi, the appellant in this civil miscellaneous appeal is an Assistant Engineer, Public works Department, Madras. It was part of his duty to supervise the construction of the staff quarters in the Madurai University, for he was attached, in that capacity, to the office of the Directorate of Technical Education. For going on official inspection duty, the appellant the use of a jeep belonging to State- University. The driver of the jeep, however, was an employee of the State Government under the control of the Director of Technical Education, Madras.

2. One day at about 7 a. m. the appellant traveled in this jeep to go to some place in connection with his inspection day. The vehicle-was driven by the department's driver. On the way, the vehicle met with an accident. The appellant fell from the jeep and sustained injuries. He wits treated in a hospital as an inpatient. The accident left him with a disability in his right hand.

3. The appellant thereupon moved the Motor Accidents Tribunal, Tiruchirapalli, for compensation under different heads such as medical expenses for treatment of the injury pain and suffering, loss of earn etc. e sought to make liable (1) the Madurai University who was the owner of the jeep; (ii) the driver of the jeep and (iii) the Insurance Company who had covered third party risk for the vehicle. These were the only respondents to the appellant's claim application before the tribunal. The appellant did not implead or seek any relief against the State Government or the Directorate of Technical Education as the employer of the jeep driver.

4. The Claims Tribunal on enquiry found that the accident occurred owing to the negligence of the jeep driver. The tribunal computed the quantum of compensation at Rs. 9784 in the aggregate under the several heads under which damages were claimed. The Tribunal held that the appellant was entitled, to this amount. In fixing the liability for payment however, the Tribunal held that the University and the Insurance Company were not liable. The award was made as against the jeep driver alone

5. In making the award in the manner aforesaid, the Tribunal accepted the University contention to the effect that the jeep driver was not their employee, but a servant of the State Government and hence they, cannot be made liable for damages on any principle of, vicarious liability, even though the vehicle which was involved in the accident belonged to them. The question was posed before the Tribunal as to whether the Directorate of Technical Education was an agent of the University, so that the fault of the driver may be visited on the University as that of the agent's servant. The Tribunal, however, held that the Directorate of Technical Education was not the University's agent, but quite an independent contractor. On the basis of this finding the Tribunal also dismissed the appellant's claim against the Insurance Company.

6. In this appeal, the appellant challenges the correctness of the Tribunal's finding as to the jural relationship between Madurai University and the Director of Technical Education. This question is a mixed question of fact and law, which means that on the factual findings the proper legal inference has to be drawn. A few reported cases were cited in the course of -argument, but the basic question whether the Directorate of Technical Education is the University's agent or an independent contractor has to be determined primarily on facts. The evidence before the Tribunal was that the construction of buildings was done purely on the responsibility of the State Government. The tender calling for construction contract was issued by the Directorate of Technical Education, construction wing which is a department of the Government of Tamil Nadu. The actual supervision of construction work was fully retained with the Directorate as its responsibility. The jeep driver as well as the technical and supervising, staff, including the appellant, were all employees of the State Government answerable to the Directorate of Technical Education. They were not University employees, nor were their services lent to the University even for the duration. The Jeep in question, no doubt, belonged to the University, but it was left fully under the control of the Directorate of Technical Education. The petrol bills and minor repair bills were all being paid by the Government department. In these circumstances, I must My endorse the Tribunal's finding that the Director of Technical Education had merely undertaken to build an administrative block in the University of Madurai, independent of any control or interference from that. University.

7. The test applied by the law to find whether some - one is an agent of another or is an independent contractor is to find out whether there is any degree of control by the one over the other this case there was no control of a such kind.

8. One of the cases cited in argument was Govindarajulu v. Govindaraja, AM19M Mad 332 a decision of a Division Bench of this Court. In that case, a lorry was entrusted by its owner to an automobile workshop for repairs. A mechanic employed by the workshop too out the vehicle for a trial run, when it got involved in an accident. In third party sought to make the owner liable for the negligence of garage mechanic. It was held that the relationship between the lorry owner and the workshop proprietor to whom it was entrusted for repairs was that of independent contractors and not that of a master and servant or principal and agent.

9. Following the principle of this secession, but taking a firm stand on the facts disclosed by in this case, I must hold that the University, albeit the owner of the jeep, cannot be rendered liable to pay compensation for s caused by the negligence of the who was not the University's servant but the State Government. The 'principle of respondent superior of vicarious liability can be applied to a vehicle owner where the negligence is that of the owner's servant or of the servant of the owner's agent. The doctrine cannot be extended and applied to a case where the negligence is that of a driver employed by an independent contractor. In e present case, the appellant had not impleaded the right party namely the State Government on whom he could enforce vicarious liability

10. The correctness of the Tribunal's decision absolving the Insurance Company from liability was also questioned in this appeal. This point falls to be determined on the terms of See 95 of the Motor Vehicles Act 1939. As a general rule, the Insurance Company's liability for third party risks is severely restricted under S. 95 to the death of or bodily injury to a third party, or to property of the third not exceeding Rs, 2000 in value. A third party is not defined by the act in any clear terms. The statue merely carries an inclusive definition just to say that, a third party includes a Government. But this is no definition at all. It does not help us in any way to find out whether a passenger in a motor accident is a third party within the meaning of the Motor 'Vehicles Act.'

11. The question in the present case is whether the appellant - who traveled in the jeep as a passenger can be regarded as a third -party so as to be brought within the insurance coverage. A look at S. 95of the Act which, deals with the ambit of third insurance shows that the Legislature has made an express provision in cl. (1) (b) (ii) of that section specifically referring to the covering risks passengers. But the reference to passengers even in this clause is limited in terms only to passengers, in public vehicles. The obvious inference is Legislature was minded to act only the lives and limbs of passengers in public carriage vehicles under the system of third party insurance, and not another class of passengers. This is based on the canon of statutory construction expressio unius et exclusio alterius. This position is now settled by a decision of the Supreme Court in AS : [1977]3SCR372 .

12. The jeep in this case cannot be thought within the conception of a public carrier vehicle within the meaning of 95(1) (b) (ii). Although owned by a public body like a University, the jeep is only their own private vehicle. As a passenger in that vehicle, therefore, the appellant cannot seek to demand compensation from the Insurance Company, having regard to the terms of S. 95 (1) of the Act.

13. In the result, this appeal is dismissed and the award of the Tribunal is confirmed. There will, however, be no order as to costs.

14. Appeal dismissed.


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