RAJIV KUMAR DUBEY Vs. UNION OF INDIA
LAWS(MPH)-1980-1-24
HIGH COURT OF MADHYA PRADESH
Decided on January 25,1980

Rajiv Kumar Dubey Appellant
VERSUS
Union of India (UOI) and others Respondents




JUDGEMENT

U.N. Bachawat, J. - (1.)THIS is an appeal by the claimant against the award of the Motor Vehicles Accidents Claims Tribunal, Sagar, dated the 6th day of May, 1976, in Motor Vehicle Accident Case No. 25 of 1975. This order shall also govern the disposal of the cross -objection by Respondent No. 1.
(2.)THE accident out of which the claim had arisen took place on the 10th of January, 1975, at 11.00 a.m. in the campus of the Saugor University. The vehicle involved was a military truck No. ZD 59889 of the Union of India, Respondent No. 1 herein and Respondent No. 2 herein was the driver who was driving the truck at the material time.
The claimant, at the material time, was the student, who had to appear at the supplementary examination of the Higher Secondary, which was held in the month of April, 1975. The father of the claimant is an Assistant Professor in the Department of Hindi of the Saugor University and has been residing in the University campus. The claimant was at the relevant time residing with his father.

(3.)THE above facts are not disputed before us. It is also not disputed that the claimant who was going ahead of the truck in the University campus was knocked down by the truck and he sustained bodily injuries resulting in permanent disability.


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