RANDHIR RAMBRIJ SHARMA Vs. MAHARASHTRA STATE ROAD TRANSPORT CORPORATION, VAHATUK BHAVAN, BELLASIS ROAD
LAWS(BOM)-2020-5-130
HIGH COURT OF BOMBAY
Decided on May 19,2020

Randhir Rambrij Sharma Appellant
VERSUS
Maharashtra State Road Transport Corporation, Vahatuk Bhavan, Bellasis Road Respondents

JUDGEMENT

R.D. Dhanuka, J. - (1.) By this appeal filed under Section 173 of the Motor Vehicles Act, 1988, the appellant (original claimant) has impugned the judgment and award dated 26th July, 2005 passed by the Motor Accident Claim Tribunal, Mumbai (hereinafter referred to as "M.A.C.T., Mumbai") in Application No. 1789 of 2000 partly rejecting the claims made by the appellant and only directing the respondent to pay a sum of Rs.4,12,042/- inclusive of 'No Fault Liability' of Rs.25,000/- with interest @ 7.5% p.a. from the date of filing of petition till its realization as against the claim of Rs.10,00,000/- with interest made by the appellant. Some of the relevant facts for the purpose of deciding this First Appeal are as under :-
(2.) It was the case of the appellant that on 25th April, 2000 at about 9:00 a.m., the appellant after completing his work in his garage was going for some work on his Motor Scooter bearing registration No. MH-04-A-3715. When the appellant reached at Kasheli bridge, the offending vehicle i.e. S.T. Bus bearing registration No.MH-20-D-1460 came in fast speed from behind and gave dash to the scooter being driven by the appellant. The appellant fell down and front wheel of the offending vehicle ran over to his right hand. The appellant sustained serious crush injury and was admitted to Civil Hospital, Thane. His left hand was amputated above elbow. It was the case of the appellant that the said accident took place due to rash and negligent driving of the driver of the offending vehicle.
(3.) It was the case of the appellant that he was a motor mechanic and his income was Rs.5,000/- p.m. He filed an application inter-alia praying for compensation of Rs.10,00,000/- against the respondent. The said claim was resisted by the respondent by filing a written statement. It was the case of the respondent that the driver of the offending vehicle was driving the vehicle at moderate speed with all care and caution on the correct side of the road. Near Kasheli bridge, the appellant was proceeding in the same direction of the bus in high speed and was trying to overtake the said offending vehicle by the left side without giving any signal to the driver of the offending vehicle. It was the case of the respondent that as a result of that the appellant came in contact with the left side of the offending vehicle and fell down. The appellant tried to pass through the narrow gap between the bus and metal road. The respondent pleaded that there was no negligence on the part of the driver of the offending vehicle and thus claim made by the appellant shall be dismissed with cost.;


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