HARI RAM AND ANOTHER Vs. KRIPAL SINGH AND ANOTHER
LAWS(UTN)-2013-7-239
HIGH COURT OF UTTARAKHAND
Decided on July 17,2013

Hari Ram And Another Appellant
VERSUS
Kripal Singh And Another Respondents

JUDGEMENT

Prafulla C. Pant, J. - (1.) This appeal, preferred under section 173 of Motor Vehicle Act, 1988, is directed against the award dated 26.11.2002, passed by Motor Accident Claims Tribunal/ District Judge, Bageshwar, in Motor Accident Claim Case No. 16 of 1999, whereby the tribunal has awarded Rs. 52,000/- as amount of compensation to the claimant.
(2.) Heard and perused the record.
(3.) Brief facts of the case are that Chandralal (aged 22 years) son of the claimants on 21.03.1999, was on his way from Pithoragarh to Tanakpur, in truck bearing registration no. UP02/2843. He was employee of respondent no. 1 Kripal Singh who was the owner of the vehicle. When the truck reached near Bamtoli (Champawat), the truck met with an accident, and Chandralal suffered grievous injuries. Injured Chandralal succumbed to injuries on his way to hospital in Bareilly for medical treatment. Claimants who are the parents of the deceased have pleaded that salary of the deceased was Rs. 1,800/- per month, and they were dependent on the income of the deceased. They filed claim petition for an amount of Rs. 5,00,000/- supported by copy of post mortem report and copy of General Diary regarding lodging of first information report.;


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