MAHARASHTRA STATE ROAD TRANSPORT CORPORATION Vs. JAGNNATH
LAWS(BOM)-2017-7-267
HIGH COURT OF BOMBAY
Decided on July 28,2017

MAHARASHTRA STATE ROAD TRANSPORT CORPORATION Appellant
VERSUS
Jagnnath Respondents

JUDGEMENT

P.R.BORA,J. - (1.) The Maharashtra State Road Transport Corporation (in short 'MSRTC') has filed the present appeal against the Judgment and order dated 11.04.2016 passed by the Motor Accident Claims Tribunal at Aurangabad in Motor Accident Claim Petition No. 69/2015.
(2.) "Where deceased was a self employed person, while determining the amount of compensation payable to his legal representatives, whether an addition of 50% actual income of the said deceased could have been made by the Claims Tribunal towards his future prospects" is the issue to be dealt with in the present appeal.
(3.) The present respondent nos. 1 to 5 had filed the aforesaid claim petition claiming compensation on account of the death of Ganesh Jagananth Thombre alleging the same to have been caused in a vehicular accident happened on 01.12.2014 having involvement of S.T. Bus bearing registration no.MH14BT2455. It was the contention of the claimants that, deceased Ganesh when was proceeding towards Salvadgaon from Aurangabad was dashed by the aforesaid ST bus and severely injured and succumbed to the said injuries while on the way to the hospital. The claimants had alleged that, the accident in question happened because of the rash and negligent driving of the S.T Bus by the respondent no. 6. The claimants had therefore claimed the compensation of Rs. Ten Lakhs jointly and severally from the driver and the MSRTC.;


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