DELHI TRANSPORT CORPORATION Vs. PREM DEVI PANDEY
LAWS(DLH)-1983-9-11
HIGH COURT OF DELHI
Decided on September 01,1983

DELHI TRANSPORT CORPORATION Appellant
VERSUS
PREM DEVI PANDEY Respondents

JUDGEMENT

Charanjit Talwar, J - (1.)The Delhi Transport Corporation) which is the successor of Delhi Transport Undertaking, has filed this appeal under clause 10 of the Letters Patent seeking setting aside of the judgment passed by a learned Single Judge on 28th May, 1976, in F.A.O. No. 94 of 1973, whereby the quantum of damages awarded to the legal representatives of Shri RamPartap Pandey, by the Motor Accident Claims Tribunal, was increased from Rs. 22,717.00 to Rs. 95,000.00 .
(2.)The facts are not disputed. Ram Partap Pandey died as a result of a motor vehicle accident on 10th November, 1967, at 5.15 P.M. on Prithvi Raj Road, New Delhi. The bus which was involved in the accident, belonged to the Delhi Transport Undertaking. It was being driven by Shri Dayal Singh. The parents, widow and five daughters of the. deceased filed an application under Section 110-A of the Motor Vehicles Act for an award of sum of rupees two lacs as compensation. The Tribunal, however, awarded a total sum of Rs. 22,717.00 as compensation to the petitioners. Dis-satisfied with the quantum of compensation the widow and the daughters filed an appeal in this court. As noticed above, the appeal Was allowed.
(3.)Mr. C.L. Chaudhary, learned counsel for the appellant, urged that in the facts of this case the enhancement of compensation from Rs. 22,717.00 to Rs. 95,000.00 is unwarranted. To appreciate this contention a few findings of the Tribunal may be noticed.
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