RAMESH CHANDRA SINGH RANA S/O HEERA SINGH Vs. JAWAHAR SINGH S/O BARMESHWAR SINGH AND OTHERS
LAWS(UTN)-2012-10-65
HIGH COURT OF UTTARAKHAND
Decided on October 09,2012

RAMESH CHANDRA SINGH RANA S/O HEERA SINGH Appellant
VERSUS
JAWAHAR SINGH S/O BARMESHWAR SINGH AND OTHERS Respondents

JUDGEMENT

- (1.) This appeal U/S 173 of the Motor Vehicle Act, has been filed against the judgment and award dated 17-4-2010, passed by Motor Accident Claim Tribunal/District Judge, Nainital, in MACT Case No. 89 of 2008, Jawahar Singh and another vs. Ramesh Chandra Singh and others, by the owner of vehicle.
(2.) Brief facts of the case giving rise to this appeal are that on 7-1- 2008 at about 4-40 A. M. Manoj Singh was going to Lalkuan from his house to do labour work, riding in three-wheeler U. A. 04-E-2078.
(3.) The driver was driving the vehicle in a high speed and when the three-wheeler reached near Transport Line Over fly, the driver of the three-wheeler dashed with some unknown truck, due to which Manoj Singh sustained grievous injuries and died at the spot instantaneously.;


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