RAJENDRA PRABHAKAR PATASKAR Vs. STATE OF MAHA THR COLLECTOR
LAWS(BOM)-2017-11-109
HIGH COURT OF BOMBAY
Decided on November 16,2017

Rajendra Prabhakar Pataskar Appellant
VERSUS
State Of Maha Thr Collector Respondents

JUDGEMENT

S.B.SHUKRE,J. - (1.) This appeal questions legality and correctness of the judgment and order dated 9th August 2005 delivered in MACP No. 52 of 2001 by the Member, Motor Accident Claims Tribunal, Amravati.
(2.) The original appellant has expired last year during the pendency of this appeal and the appeal is being prosecuted by his legal heirs (respondents no. 3 to 6).
(3.) Deceased appellant was Range Forest Officer attached to the office of Conservator of Forest, Amravati and was kept in the flying squad that was formed by the Conservator of Forest to control illicit trade in teak wood, forest produce and wild life. He had also the authority to drive the vehicles belonging to the Forest Department given the nature of his job which required taking urgent calls, paying surprise visits to various destinations and take immediate action, as may be necessary, in the fact situation of the time.;


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