H P ROAD TRANSPORT CORPORATION Vs. PT JAI RAM
LAWS(HPH)-1979-6-1
HIGH COURT OF HIMACHAL PRADESH
Decided on June 18,1979

H.P.ROAD TRANSPORT CORPORATION Appellant
VERSUS
PT.JAI RAM Respondents

JUDGEMENT

T.U.Mehta, C.J. - (1.) All these eight appeals arise out of the compensation award given by Motor Accidents Claims Tribunal, Kangra Division to various claimants. All of them contain some common points of law. These claims have arisen out of the same motor accident and, therefore, some of the important facts relating to all these cases are also the same. In view of this, we propose to dispose of the common points arising in these appeals by a common judgment. After disposing of these common points, we shall take up the individual appeals and shall dispose of individual cases on merits
(2.) Facts of the case are that on 9th October, 1970, a passenger bus, which at the relevant time belonged to the Government transport, and which was having No. HIM 4174, was travelling from Tisa. It was bound for Chamba. When this bus arrived at a place known as Majra Ghar at 3 p.m. on that day, it met with this unfortunate accident in which 44 persons died and 11 were injured. The claims with which we are concerned in these eight appeals are the claims preferred by the dependants or heirs of some of the persons who have died in this accident.
(3.) The learned Judge of the Tribunal has awarded different amounts as compensation to the dependants and/or heirs of the deceased persons, and being aggrieved by this award the Himachal Pradesh Government Transport, Chamba has preferred these appeals, The Government Transport has been subsequently taken over by Himachal Road Transport Corporation and, therefore, now this Corporation is substituted as the appellant in all these cases.;


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