ASHA JAYAWANT Vs. LALSINGH
LAWS(BOM)-1962-11-8
HIGH COURT OF BOMBAY (FROM: NAGPUR)
Decided on November 27,1962

ASHA JAYAWANT Appellant
VERSUS
LALSINGH Respondents

JUDGEMENT

- (1.)THIS revision by the original defendants arises out of an order rejecting in limine their application for particulars.
(2.)OPPONENT Lalsingh has filed a suit claiming-damages valued at R. s. 5,000/- from the defendants. Paragraphs 2, 3 and 4 of the plaint are as follows:-"2. That on 21-9-1958 at about 11. 00 A. M. the plaintiff was knocked down by the car BYJ 1450 'which was being driven rashly and negligently by defendant No. 1 along the road near the Reserve Bank Quarters, in Civil Lines, Nagpur.
(3.)THAT as a result of this collision the plain-tiff sustained severe injuries on his person which necessitated his being indoor patient in Mayo Hospital for nearly six months. Even after this prolonged treatment, the plaintiff is permanently disabled and he cannot walk without the aid of a stick. Even a little walking causes him pain all over his body and he is unable to attend to his daily work. His right arm is also permanently disabled. He cannot lift weights. The defendants are liable to compensate the plaintiff to the extent of R. s. 5000/- which damages the plaintiff has sustained.


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