A P S R T C Vs. TARIMELA ANJANADEVI 2 OTHERS
LAWS(APH)-2019-8-40
HIGH COURT OF ANDHRA PRADESH
Decided on August 08,2019

A P S R T C Appellant
VERSUS
Tarimela Anjanadevi 2 Others Respondents

JUDGEMENT

J Uma Devi, J. - (1.)The Management of Andhra Pradesh State Road Transport Corporation (for short "APSRTC") which has been made liable to pay compensation of Rs.23,10,000/- with interest @7.5% p.a. to the claimants in OP No.260 of 2012, vide Award dated 11.01.2013, on the file of the VI Additional District Judge (Fast Track Court) Anantapur at Gooty (for short "the Tribunal) has come before this court by preferring the present appeal to assail the award so passed.
(2.)The preliminary contention of the Management of APSRTC is that the court below erred in making it liable to pay compensation though the accident occurred when the deceased-Tarimela Venkataramana @ Venkataramanappa suddenly crossed the road and died due to his own negligence. It is also contended that the deceased had no valid driving licence at the time of the accident, and that the petition is bad for non-joinder of the owner and insurer of the motorbike which also involved in the accident. In addition to the above mentioned contentions, yet another contention is raised by the appellant that the court below without proper evaluation of the evidence on record awarded the compensation of Rs.23,10,000/- and the compensation so awarded is exorbitant, therefore, the matter needs the indulgence of this court and an appropriate order is to be passed setting aside the order impugned.
(3.)Respondents Nos.1 to 3 are the legal heirs of the deceased. They have made the claim against the Management of APSRTC for compensation of Rs.30,00,000/- and that the court below on appreciation of the evidence let in by both parties, has partly allowed their claim by granting compensation of Rs.23,10,000/- and made the appellant herein liable to pay the said compensation amount with interest @7.5% p.a. from the date of filing of the petition to till the date of deposit of the compensation amount into the court and with proportionate costs etc.
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