BHAVANA PRADIPKUMAR NAGRECHA & ORS. Vs. M/S. DHARSHIBHAI JRTHABHAI & SONS & ORS.
LAWS(BOM)-2017-8-65
HIGH COURT OF BOMBAY (AT: NAGPUR)
Decided on August 02,2017

Bhavana Pradipkumar Nagrecha And Ors. Appellant
VERSUS
M/S. Dharshibhai Jrthabhai And Sons And Ors. Respondents

JUDGEMENT

SHALINI PHANSALKARJOSHI,J. - (1.) This appeal is preferred by the original claimants challenging the inadequate amount of compensation awarded by the Motor Accident Claims Tribunal, Amravati in Claim Petition No.255/2000 vide its judgment and award dated 08.02.2006.
(2.) Brief facts of the appeal can be stated as follows : The appellant No.1 is widow and appellant Nos.2 and 3 are the sons of deceased Pradipkumar. At the time of accident, deceased was aged about 40 years and doing agricultural as well as business of running a grocery shop in the name and style of "Keshaolal Bhimji Kirana Shop," at Wadhona Ramnath, Tahsil-Nandgaon Khandeshwar, District - Amravati. He was earning the income of Rs. 7,500/per month and paying yearly income tax of Rs. 4,510/. The appellants were totally dependent on his income.
(3.) As per the case of appellants, on account of his death on 06.06.2000 in the vehicular accident, they have lost their only source of income. The accident that took away his life was in between his vehicle Marshal Sumo bearing No. MH27/H445 and the Tata Oil Tanker bearing No. MH297601. The accident took place at Chor Mahuly, State Highway No.6 at 2.45 p. m. The said Truck was driven by the respondent No.2, it was owned by respondent No.1 and insured with respondent No.3. The police has registered an offence against the Truck driver bearing Crime No.64/2000 for various offences punishable under Sections 279, 338, 304A of the Indian Penal Code.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.