JUDGEMENT

LOKESHWAR SINGH PANTA,J. - (1.)THESE appeals have been taken and heard together and are being disposed of by this common judgment as they have arisen out of the single accident.
(2.)THE relevant facts giving rise to the appeals are as under:
A bus bearing registration No. HPM 673 owned by Rajan Bus Service Private Ltd. and driven by its driver Sher Singh was going from Chintpurni to Talwara on 17.11.1986. The said bus had rolled down into a khud to the depth of about 200 ft. As a result of the accident, few passengers had died.

(3.)THE claimants of the deceased persons filed the claim petitions before the Motor Accidents Claims Tribunal, Kangra at Dharamshala, claiming compensation. It was alleged in the petitions that the illfated bus was being driven rashly and negligently at a very high speed by its driver at the material time and the accident was the result of such rash and negligent driving of the bus. It was further averred that the driver of the bus could not control the vehicle at a curve near the place known as Pucca Tiyala and that the bus rolled down into a khud (gorge).


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