U P STATE ROAD TRANSPORT TRANSPORT CORPORATION Vs. SULTANA
LAWS(DLH)-2007-3-3
HIGH COURT OF DELHI
Decided on March 20,2007

UTTAR PRADESH STATE ROAD TRANSPORT CORPORATION Appellant
VERSUS
SULTANA Respondents

JUDGEMENT

- (1.) -THESE two appeals being M. A. C. Appeal Nos. 398 and 379 of 2006 arise out of the same accident which took place on 3. 9. 2002.
(2.) SULTANA, aged 36 years, filed a claim application under section 166 of the Motor vehicles Act, 1988, stating that she suffered serious injuries when the bus bearing no. UP 15-K 2292 in which she was travelling met with an accident. The said bus was owned by U. P. State Road Transport Corporation.
(3.) DEFENCE taken by the U. P. S. R. T. C. before the Tribunal was that the said road accident did not occur due to rash and negligent driving by the driver of the bus. It also denied that Sultana was travelling in the bus.;


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