NEW INDIA ASSURANCE CO LTD Vs. SHANKAR LAL BAIS
LAWS(CHH)-2005-6-24
HIGH COURT OF CHHATTISGARH
Decided on June 13,2005

NEW INDIA ASSURANCE CO LTD Appellant
VERSUS
Shankar Lal Bais Respondents

JUDGEMENT

- (1.) ADDITIONAL Motor Accidents Claims Tribunal, Dhamtari, by a common award dated 10-2-2005, decided the Claim Cases No. 454/2004, 455/2004 and 457/2004, and awarded Rs. 2000/- compensation in Claim Case No. 454/2004, Rs. 3,000/- in Claim Case No. 455/2004 and Rs. 3,500/- in Claim Case No. 457/2004 to respective claimants against the Applicant The New India Assurance Company Ltd. and others, and being aggrieved by that award, Civil Revision Nos. 61/2005, 63/2005 and 64/2005 have been preferred by the applicant. Therefore, all these revisions are heard analogously on admission as well as on all pending Interlocutory Applications and Miscellaneous (Civil) Petitions. After due consideration, LA. Nos. 1317/2005, 1430/2005 and 1431/ 2005, for exemption from filing certified copy of the impugned award dated 10-2-2005, are allowed.
(2.) THIS applicant contended that, vide impugned award, the Claims Tribunal allowed compensation less than Rs. 10,000/- and appeal under the Motor Vehicles Act, 1988 is barred, therefore, they have preferred these revisions under Section 115 of the Code of Civil Procedure, 1908 against the award. The relative part of Section 115 (1) of the Code of Civil Procedure, 1908 reads as below : "115. Revision - (1) The High Court may call for the record of any case which has been decided by any Court subordinate to such High Court and in which no appeal lies thereto, and if such subordinate Court appears - * * * "' Subordination of Courts has been defined under Section 3 of the Code of Civil Procedure, 1908 which reads as below : "3. Subordination of Courts - For the purposes of this Code, the District Court is subordinate to the High Court, and every Civil Court of a grade inferior to that of a District Court and every Court of Small Causes is subordinate to the High Court and District Court."
(3.) BARE reading of both the above provisions unveils that, the High Court can exercise revisional jurisdiction under Section 115 of the Code of Civil Procedure, 1908 only when the order under challenge has been passed by Civil Court or Court of Small Causes. Claims Tribunal have been constituted by the State Government exercising powers conferred on them under Section 165 of the Motor Vehicles Act, 1988. Chapter XII of the Motor Vehicles Act, 1988 also describes the procedure to be followed by the Claims Tribunals and also provides the provisions for appeal against the award passed by Claims Tribunals. Neither the Claims Tribunals have been declared Civil Courts under any of the provisions of the Motor Vehicles Act, 1988 nor the said Act empowers the High Court to exercise jurisdiction under Section 115 of the Code of Civil Procedure, 1908 against the award passed by any of the Motor Accidents Claims Tribunals. Even the State Government, empowered to make rules, although have framed rules, did not make Section 115 of the Code of Civil Procedure, 1908 applicable to any award passed by a Claims Tribunal, and only provisions of the Code of Civil Procedure, 1908 applicable to Motor Accidents Claims Tribunals, have been described in Rule 240 of the M.P. Motor Vehicles Rules, 1994. Rule 240 of the said Rules reads as below : "240. Procedure to be followed by Claims Tribunal in holding enquiries - Applications of certain provisions of Code of Civil Procedure, 1908; Save as otherwise expressly provided in the Act or these rules, the following provisions of the First Schedule to the Code of Civil Procedure, 1908 (V of 1908) namely, those contained in Order V, Rules 9 to 13 and 15 to 20, Order IX, Order XVIII, Rules 3 to 10, Order XVI, Rules 2 to 21, Order XVI, Order XXI and Order XXIII, Rules 1 to 3 shall apply to proceedings before a Claims Tribunal in so far as they may be applicable there to." ;


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