D P NARASA REDDY Vs. ELLISETTI CHINA VENKATA SUBBAYYA
LAWS(APH)-1963-3-23
HIGH COURT OF ANDHRA PRADESH
Decided on March 14,1963

D.P.NARASA REDDY Appellant
VERSUS
ELLISETTI CHINA VENKATA SUBBAYYA Respondents

JUDGEMENT

Satyanarayana Raju, J. - (1.) This revision petition, arises out of a suit filed by the respondent, for recovery of a sum of Rs. 260.00 towards damages for the loss of a consignment of beedies entrusted by him for transport from Proddatur to Tadipatri.
(2.) The 1st defendant was impleaded in the suit as he was the owner of the public carrier and was liable to make good the loss occasioned to the plaintiff by the non-delivery of the goods entrusted to the 2nd defendant, who was at the material time, his driver.
(3.) The facts which are material for the purpose of appreciating the points raised before me can be briefly stated. The plaintiff is the owner of a motor lorry and is a resident of Proddatur. The 1st defendant is also a resident o Proddatur and is the owner of the motor lorry A P D 625. The and defendant was in the employ of the first defendant, at the material time as his driver. Messrs. Syed Trading Company are the manufacturers of a brand of beedies, known as Gopuram Beedies, having their place of business at Washemanpet, Madras.;


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