ON TIME TRAVELS PVT. LTD. Vs. MEENA AND ORS.
LAWS(DLH)-2007-11-196
HIGH COURT OF DELHI
Decided on November 14,2007

On Time Travels Pvt. Ltd. Appellant
VERSUS
Meena And Ors. Respondents

JUDGEMENT

Pradeep Nandrajog, J. - (1.) Harminder Singh had admittedly died while sleeping in a car belonging probably to the appellant or Sh. S.N. Gupta the director of the appellant. He died in the intervening night of 3.11.2006 and 4.11.2006. Harminder Singh had admittedly driving S.N. Gupta to Chandigarh. Whereas S.N. Gupta made arrangements to sleep comfortably in a hotel room, the driver was made to fend for himself. On a wintry night the driver was made to sleep in the car.
(2.) The dependents of the workman filed a claim under the Workman's Compensation Act stating that Harminder Singh died due to stress caused during employment and in particular the inhuman condition in which the driver was made to sleep in the car on a wintry evening.
(3.) A defence was predicated by the appellant to the effect that 4 months prior to his death Harminder Singh had ceased to be in employment of the appellant. That Harminder Singh repeatedly pestered S.N. Gupta to give him some employment. That at the insistence of Harminder Singh, S.N. Gupta reluctantly accepted the offer of Harminder Singh to drive S.N. Gupta to Chandigarh.;


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