ZILA SAHAKARI KENDRA BANK MARYADIT Vs. SHAHJADI BEGUM
LAWS(SC)-2006-9-123
SUPREME COURT OF INDIA
Decided on September 29,2006

ZILA SAHAKARI KENDRA BANK MARYADIT Appellant
VERSUS
SHAHJADI BEGUM Respondents


Cited Judgements :-

P SATYANRAYANA VS. KESARI MANEVVA [LAWS(APH)-2008-6-69] [REFERRED TO]
DHANI RAM VS. DIVISIONAL MANAGER, FOREST WORKING DIVISION [LAWS(HPH)-2016-12-180] [REFERRED TO]
EXCISE SUPERINTENDENT VS. KUNDENA BHAGYAMMA [LAWS(APH)-2013-2-80] [REFERRED TO]
GRAPHAS ENTERPRISES VS. K H PRAKASH [LAWS(KAR)-2013-4-122] [REFERRED TO]
RAJESH SAHNI VS. LAL BABU RAI & ANR [LAWS(DLH)-2017-12-405] [REFERRED TO]
YAMUNA CHANNABASAPPA SHETTY VS. K. RAGHUKUMAR @ RAGHU [LAWS(KAR)-2019-7-235] [REFERRED TO]
BRANCH MANAGER NEW INDIA ASSURANCE COMPANY LIMITED HAZARIBAGH VS. MOSMAT TRIPTA [LAWS(JHAR)-2012-7-179] [REFERRED TO]
TAMILNADU STATE TRANSPORT CORPORATION SALEM LTD VS. SIVAKUMARI [LAWS(MAD)-2009-7-383] [REFERRED TO]
NEW INDIA ASSURANCE CO LTD VS. JASVEER KOUR [LAWS(J&K)-2009-9-1] [REFERRED TO]
NATIONAL INSURANCE COMPANY LTD VS. ABEEDA W/O LATE IRSHAN AND ORS [LAWS(KAR)-2012-8-656] [REFERRED]
SHRIRAM GENERAL INSURANCE CO.LTD. VS. C.CHANDRA SHEKAR GOUD [LAWS(APH)-2013-8-81] [REFERRED TO]
GOVIND GOENKA VS. DAYAWATI [LAWS(DLH)-2012-3-433] [REFERRED TO]
BRANCH MANAGER NATIONAL INSURNCE CO LTD VS. MANGALA W/O SHRIMANT WAGGHE [LAWS(KAR)-2019-4-167] [REFERRED TO]
BRANCH MANAGER NEW INDIA ASSURANCE CO LTD VS. MOSMAT TRIPTA [LAWS(JHAR)-2012-7-227] [REFERRED TO]
UNION OF INDIA VS. AGGARWALS AND AGGARWALS [LAWS(RAJ)-2022-10-6] [REFERRED TO]
ORIENTAL INSURANCE COMPANY LTD VS. UTTAM CHAND [LAWS(HPH)-2012-7-273] [REFERRED TO]
SETH JAMNA DASS LALLU BHAI CHARITABLE TRUST, MUMBAI AND ORS. VS. ESTATE OFFICER AND ORS. [LAWS(RAJ)-2015-9-106] [REFERRED TO]
STATE OF HIMACHAL PRADESH VS. FUNDI DEVI AND ORS. [LAWS(HPH)-2013-11-81] [REFERRED TO]
STATE OF HIMACHAL PRADESH VS. HAPPY [LAWS(HPH)-2019-5-122] [REFERRED TO]


JUDGEMENT

S. B. Sinha, J. - (1.)Leave granted.
(2.)Appellant herein is a co-operative bank. It owned a jeep. The deceased was the driver of the said jeep. The jeep was requisitioned by Respondent No. 2 for election duty. Respondent No. 4 herein was the District Election Officer. The driver for all intent and purport was under his control. On 5.5.1999, the deceased while performing his duties stayed at the residence of Respondent No. 2. The work of cleaning of septic tank at his house was going on. There was a leakage of gas from the said septic tank. The deceased allegedly on instructions of Respondent No. 2 entered the septic tank to help the workers working therein. In the process, an accident took place resulting in his death.
(3.)Respondent No. 1 filed a claim petition claiming compensation under the Workmens Compensation Act, 1923 (for short, the Act) before the Commissioner of Workmen Compensation. She had also filed an application for her employment in the Collectorate on compassionate ground. In the said application, apart from Appellant, the Sub-Divisional Officer and the District Election Officer were impleaded as parties.


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