RAM DULARE SHXJKLA Vs. M P STATE ROAD TRANSPORT CORPORATION GWALIOR
LAWS(MPH)-1969-9-16
HIGH COURT OF MADHYA PRADESH
Decided on September 23,1969

RAM DULARE SHXJKLA Appellant
VERSUS
M. P. STATE ROAD TRANSPORT CORPORATION, GWALIOR Respondents

JUDGEMENT

A.P.SEN J. - (1.) THIS appeal under section 110-D of the Motor Vehicles Act, 1939, filed by the claimant, is directed against a decision of the Claims Tribunal of Bhopal, dated 25th August 1964, dismissing his claim for compensation for the bodily injury suffered by him in a road accident.
(2.) THE relevant facts, briefly stated, are these. On 15th February 1962, at 11.30 A. M., the claimant who is a Sub-Inspector of Police, boarded a bus owned by the Madhya Pradesh State Road Transport Corporation which is a State Road undertaking, at Piparia on his way to Sohagpur for giving evidence in a criminal case. THE bus was being driven by one Jagdishprasad, an employee of the Corporation. On the way, the bus met with an accident, near- about the village of Karanpur, at about 12.30 P.M. THE bus suddenly swerved to the right, jumped over a nullah and crashed into a roadside tree. As a result of the accident, the claimant received severe injuries, and alleging that it was due to negligence of the driver in driving the bus at an excessive speed, claimed Rs. 40,996 as compensation for the injuries suffered by him. THE Madhya Pradesh State Road Transport Corporation, however, denied the claim, alleging that the accident was not on account of any negligence of its driver in driving the vehicle at an excessive speed but it was caused due to a mechanical failure of the vehicle which, according to it, was an unforeseen event and, therefore, an act of God for which no liability could be saddled upon it. THE Corporation was insured with the Indian Insurance Company Association Pool, Bombay, but the insurers entered no defence. The Claims Tribunal has negatived the claim, holding that the accident was due to a latent defect which was not discovered by reasonable care and that, in consequence, there was no negligence on the part of the Corporation or its driver. It observed : "Assuming that the bus was driven at a fast speed, the question would still arise whether the driver was rash or negligent. The fact that a vehicle is being driven at a fast speed is no ground for holding that the driver was rash or negligent. Negligence may be said to consist in a failure to exercise due care in a case in which a duty to take care exists. If the possibility of danger emerging is reasonably apparent, then to take no precaution is negligence, but if the possibility of danger emerging is only a mere possibility which would never occur to the mind of reasonable man, then there is no negligence. In para. 1(a) of the petition it was suggested that the bus was being driven on the wrong side of the road, but not a mention of it was made in the deposition either by Ramdulare or by Mansaram. As such, it is legitimate to infer that the bus was driven on right side of the road, and as the road was free, the driver would not be said to be rash or negligent if he drives the bus at a fast speed. Further, the applicant has not given any explanation as to why the bus suddenly left the road and dashed against the tree. The manner and the circumstances under which the entire accident happened suggest that something must have happened which made the bus to leave the road and dash against a tree on the right side. The driver has given an explanation by saying that the shackle-pin had fallen down as a result of which the bus went out of his control. This explanation appears to me to be reasonable and I am, therefore, inclined to believe that the accident occurred on account of some mechanical failure and not on account of rashness or negligence on the part of the driver who could not be so rash as to endanger his own life." In our view, the Claims Tribunal rightly placed the burden of proving negligence on the claimant without the proof of which, neither the Corporation nor its insurers were liable. The Corporation had specifically pleaded that the proximate cause of the accident was due to slipping of the shackle-pin of the right front wheel as a result of which the vehicle went out of its alignment and that is the reason why the vehicle suddenly went out of control and dashed on to the tree. It led the evidence of its driver, D. W. 1 Jagdishprasad, who deposed that the vehicle was an old one fitted with a governor and it could not gather speed beyond 25 miles an hour, and that he was driving the bus at that speed although the claimant who had to attend the Sohagpur Court was urging him to drive it faster. He further states that suddenly the vehicle went out of his control, swerved to the right side and crashed into a tree resulting in the accident. That the accident was due to slipping of the shackle-pin can hardly be denied. We have on record the testimony of the photographer, A. W. 2 Bhagwatsingh, who visited the place immediately after the accident and found the shackle-pin near the spot. He is a completely disinterested person and his evidence lends assurance to the verson of the driver as to the cause of the accident. The photographs taken by this witness, which are on record, Exs. A.-7 and A.-8 showing the position in which the vehicle was placed after the accident, suggest that there was a sudden mechanical failure. Even if we were not to attach any credence to the testimony of the driver, according to the claimant A. W. 1 Ramdulare himself, the vehicle was at the time of accident being driven at a speed of 45 /50 miles per hour. That can hardly be treated as an excessive speed in case of vehicle of this type, having regard to the circumstance that it was being driven on a clear road free of all traffic.
(3.) AS against this, we have the self-serving statement of the claimant, A. W. 1 Ramdulare, and his fellow passenger A. W. 6 Mansaram, that the bus was being driven at a ferocious speed despite the fact that all the passengers went on remonstrating with the driver not to drive so fast. It is incredible that when the claimant, who is a Sub-Inspector of Police fully attired in his uniform and was sitting just behind the driver, warned him to slowdown, the driver would not heed to his warnings. The allegation that the driver was recklessly speeding up the vehicle is unworthy of belief and we have no hesitation in affirming the finding of the Claims Tribunal that excessive speed was not the true cause of the accident. For reasons best known to him, the claimant has placed on record no expert evidence in rebuttal of the Corporation's case that slipping of the shackle-pin was the proximate cause. Being faced with this, the learned counsel for the appellant endeavours to rely on the inspection reports of Padmanathan James, Motor-Mechanic and S. K. Bindal, Regional Transport Inspector (Technical), Bhopal, both of whom had inspected the vehicle after the accident, and on the testimony of P. W. 11. Padmanathan James in Criminal Case No. 39 of 1963. So far as the Inspections reports are concerned, the documents not having been proved in the manner required, are inadmissible in evidence. The testimony of P. W. 11 Padmanathan James in the criminal case cannot also be read as evidence and is equally irrelevant so far as the present proceedings are concerned. Section 33 of the Evidence Act, on which reliance is placed, is not applicable by reason of the first proviso thereto. In accordance therewith, section 33 is not attracted unless there is an identity of parties. [ Krishnavva v. Venkata Kumara, AIR 1933 PC 202 and Ganpatrao Yadorao v. Nagorao Vinayakrao, 1940 NLJ 437=AIR 1940 Nag 382]. Admittedly, the Corporation was not a party to the criminal prosecution launched by the State against the driver and, therefore, these documents cannot be read as evidence in these proceedings for establishing that the true cause of the accident was the excessive speed of the vehicle or that the shackle-pin was dislodged due to the violence of the impact on the tree which had the effect of shattering the bolts in the locking device fastening it. The withholding of such material evidence clearly justifies us to draw an adverse inference against the claimant that his allegation that the accident to the bus was due to its excessive speed was apparently not true. For all these reasons, we would accordingly hold agreeing with the Tribunal that the contributory cause of the accident was a latent defect in the vehicle brought about by the slipping of the shackle-pin of the right front wheel and not any negligence on the part of the driver in driving the bus at an uncontrollable speed.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.