DINTAKURTHI NAGA KAMALA Vs. B.SRINIVASULU
LAWS(APH)-2022-3-9
HIGH COURT OF ANDHRA PRADESH
Decided on March 21,2022

Dintakurthi Naga Kamala Appellant
VERSUS
B.Srinivasulu Respondents




JUDGEMENT

BATTU DEVANAND,J. - (1.) Challenging the decree and award, dtd. 20/7/2018 in M.V.O.P.No.377 of 2014 passed by the Chairman, Motor Accidents Claims Tribunal-cum-XIV Addl. District Judge, Vijayawada (for short "the tribunal"), the petitioners preferred this appeal.
(2.) The parties hereinafter called as petitioners and respondents as arrayed in the Tribunal.
(3.) The factual matrix of the case of the petitioners is that on 27/12/2006 at about 3-00 p.m., one D. Seshu Kumar (hereinafter called as "Deceased") along with his wife and son started on a motor cycle bearing No.A.P.16 AS 5856 from Kesarapalli to Gannavaram to purchase a cake at Venus Snacks Bakery. After purchasing cake, while returning to home from Gannavaram to Kesarapalli and reached near R.T.C. Academy, Gannavaram, one lorry bearing No.A.P.16W 8966 (hereinafter called as "offending vehicle") came in rash and negligent manner at high speed, behind the motor cycle of deceased and dashed the motor cycle, as a result, the deceased, his wife and son fell on the road and the deceased sustained multiple injuries and head injury. Immediately he was shifted to Dr. Siddhardha Institute of Medical Sciences at China Avutupalli Village wherein after examination of deceased, the doctor declared the deceased as dead. The doctor opined that the deceased died due to multiple injuries and head injury.;


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