VIDHYA DEVI Vs. UP STATE TRANSPORT CORPN
LAWS(MPH)-2021-3-50
HIGH COURT OF MADHYA PRADESH (AT: GWALIOR)
Decided on March 03,2021

VIDHYA DEVI Appellant
VERSUS
Up State Transport Corpn Respondents

JUDGEMENT

Rajeev Kumar Shrivastava,J. - (1.) Assailing the award dated 1.2.2011 passed by Sixth Additional Additional Motor Accident Claims Tribunal (Fast Track), Lahar, District Bhind in Claim Case No. 40/2010, on the point of inadequacy of the compensation, this appeal has been preferred by the appellants/claimants under Section 173(1) of the Motor Vehicles Act, 1988.
(2.) It is pertinent to mention here that in the present case the appellants-claimants had filed IA No. 253/2014 for reducing the valuation of the memo of appeal, which was allowed by this Court vide order dated 14.8.2014. Thus, the appellants have confined his prayer before this Court for grant of compensation to the tune of Rs.2.00 lacs. in addition to the compensation already awarded by the Claims Tribunal.
(3.) Since the Tribunal has found that the accident has occurred and in the accident Lalta Prasad has died, therefore, it is not necessary to narrate the entire facts in detail as to the manner the accident has occurred, to burden the judgment on the said issues. This appeal is being decided only on the point of inadequacy of the compensation.;


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