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Pepsu Road Transport Corporation, Patiala v/s Mehar Chand (Deceased)


Company & Directors' Information:- TRANSPORT CORPORATION OF INDIA LIMITED [Active] CIN = L70109TG1995PLC019116

Company & Directors' Information:- S CHAND AND COMPANY LIMITED [Active] CIN = L22219DL1970PLC005400

Company & Directors' Information:- S CHAND AND COMPANY LIMITED [Active] CIN = U22219DL1970PLC005400

Company & Directors' Information:- A S TRANSPORT PRIVATE LIMITED [Active] CIN = U60222TN1981PTC008886

Company & Directors' Information:- B K B TRANSPORT PRIVATE LIMITED [Active] CIN = U50300JH1990PTC004226

Company & Directors' Information:- G S TRANSPORT PVT LTD [Active] CIN = U63090WB1989PTC047780

Company & Directors' Information:- V A TRANSPORT PRIVATE LIMITED [Active] CIN = U45202WB1996PTC081673

Company & Directors' Information:- G L TRANSPORT PRIVATE LIMITED [Active] CIN = U60200CH2010PTC032269

Company & Directors' Information:- R AND P TRANSPORT CO. PVT LTD [Active] CIN = U60231OR2006PTC027280

Company & Directors' Information:- R AND P TRANSPORT CO. PVT LTD [Active] CIN = U60231DL2006PTC149707

Company & Directors' Information:- V. N. TRANSPORT PRIVATE LIMITED [Active] CIN = U63090DL2004PTC125632

Company & Directors' Information:- ROAD TRANSPORT COMPANY OF INDIA PRIVATE LIMITED [Active] CIN = U63090MH1995PTC094077

Company & Directors' Information:- C AND M TRANSPORT P LTD [Active] CIN = U60300MH1994PTC078458

Company & Directors' Information:- G R C TRANSPORT COMPANY PVT LTD [Strike Off] CIN = U63090WB1988PTC044164

Company & Directors' Information:- D G R TRANSPORT PRIVATE LIMITED [Active] CIN = U60231TZ2010PTC016521

Company & Directors' Information:- P T TRANSPORT PVT LTD [Strike Off] CIN = U63090WB1989PTC046423

Company & Directors' Information:- PEPSU TRANSPORT CO PVT LTD [Strike Off] CIN = U60210PB1950PTC002074

Company & Directors' Information:- TRANSPORT INDIA PRIVATE LIMITED [Strike Off] CIN = U60230OR2007PTC009590

Company & Directors' Information:- C R TRANSPORT COMPANY PRIVATE LIMITED [Strike Off] CIN = U63090DL2002PTC115826

Company & Directors' Information:- T. G. TRANSPORT PRIVATE LIMITED [Active] CIN = U02710CT2004PTC017051

Company & Directors' Information:- J. T. TRANSPORT PRIVATE LIMITED [Active] CIN = U63031WB2007PTC112457

Company & Directors' Information:- R S R TRANSPORT PRIVATE LIMITED [Active] CIN = U60210TZ1961PTC000392

Company & Directors' Information:- A & A TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U63010TN2008PTC070171

Company & Directors' Information:- S P TRANSPORT COMPANY PRIVATE LIMITED [Active] CIN = U74899DL1994PTC059085

Company & Directors' Information:- A B TRANSPORT PRIVATE LIMITED [Active] CIN = U60221RJ2000PTC016701

Company & Directors' Information:- G. G. TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U60210AS2008PTC008576

Company & Directors' Information:- A P K TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U60221TN2005PTC058057

Company & Directors' Information:- S P S TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U63090WB1997PTC085564

Company & Directors' Information:- TRANSPORT COMPANY PRIVATE LIMITED [Active] CIN = U60210TN1938PTC003051

Company & Directors' Information:- W M TRANSPORT COMPANY PRIVATE LIMITED [Active] CIN = U60210DL2001PTC113547

Company & Directors' Information:- B V M TRANSPORT CO. PRIVATE LIMITED [Strike Off] CIN = U00739KA1998PTC024103

Company & Directors' Information:- A O TRANSPORT COMPANY PRIVATE LIMITED [Active] CIN = U99999MH1960PTC011783

Company & Directors' Information:- M R TRANSPORT COMPANY PVT LTD [Strike Off] CIN = U63090WB1987PTC042118

Company & Directors' Information:- D D J TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U60210PB1996PTC019190

Company & Directors' Information:- J P TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U60231PB1997PTC019652

Company & Directors' Information:- A N G TRANSPORT COMPANY PRIVATE LIMITED [Active] CIN = U60300MH2013PTC246013

Company & Directors' Information:- L M A TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U63090MH2002PTC135727

Company & Directors' Information:- K. G. N. TRANSPORT PRIVATE LIMITED [Active] CIN = U74999MH2017PTC301073

Company & Directors' Information:- B S TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U63040TG2015PTC097190

Company & Directors' Information:- K AND A TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U60200HP2010PTC031455

Company & Directors' Information:- K. C. TRANSPORT PRIVATE LIMITED [Active] CIN = U63030JK2017PTC009897

Company & Directors' Information:- S N TRANSPORT PRIVATE LIMITED [Under Process of Striking Off] CIN = U60200DL2014PTC264029

Company & Directors' Information:- R J TRANSPORT COMPANY PRIVATE LIMITED [Active] CIN = U63010DL2013PTC248305

Company & Directors' Information:- S. K. T. TRANSPORT INDIA PRIVATE LIMITED [Strike Off] CIN = U60230MP2012PTC028886

Company & Directors' Information:- D C V TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U60210TZ1960PTC000375

Company & Directors' Information:- THE PEPSU TRANSPORT COMPANY PVT LTD [Strike Off] CIN = U45202PB1950PTC002077

Company & Directors' Information:- PATIALA TRANSPORT CO PVT LTD [Strike Off] CIN = U60210DL1972PTC006174

Company & Directors' Information:- P V E TRANSPORT PRIVATE LIMITED [Active] CIN = U60210TN1961PTC004682

Company & Directors' Information:- THE TRANSPORT COMPANY LIMITED [Dissolved] CIN = U99999MH1940PLC010301

    First Appeal From Order No. 410 of 2018

    Decided On, 11 August 2020

    At, High Court of Himachal Pradesh

    By, THE HONOURABLE MR. JUSTICE SANDEEP SHARMA

    For the Appearing Parties: Ajay Sharma, Jeevan Kumar, Advocates.



Judgment Text

1. Being aggrieved and dissatisfied with award dated 2.5.2018, whereby learned Tribunal below while allowing claim petition i.e. RBT MAC Petition No. 144-G/II/13/12 filed by respondents Nos. 1 and 2/claimants (hereinafter, 'claimants') saddled the appellant with the liability to pay compensation to the tune of Rs.2,82,128/- alongwith interest at rate of 9% per annum from the date of filing of the petition till realization to the claimants, appellant has approached this Court in the instant proceedings, praying therein to set aside the award passed by learned Tribunal below.2. Precisely, the facts of the case are that on 14.9.2011, mother of the claimants, Smt. Vidya Devi alongwith her sister, Smt. Neema Pathania was traveling from Kangra to Palampur in bus bearing registration No. PB1122-3673 being driven by respondent No.3/driver. At around 2.45 pm, driver of the aforesaid vehicle lost control, as a result of which, bus fell into a gorge and passengers of the vehicle, including Smt. Vidya Devi sustained injuries. Smt. Vidya Devi was hospitalized but, unfortunately, she succumbed to her injures on 27.9.2011, whereafter, claimants alongwith their father, Mehar Chand, who also died during the pendency of the claim petition, filed the said claim petition claiming compensation to the tune of Rs. 40.00 Lakh on account of death of their mother alongwith interest at the rate of 12% per annum.3. Respondent No.3, driver of the offending vehicle, contested the claim petition by taking preliminary objections of maintainability and cause of action. On merits, said respondent pleaded that he was not negligent while driving the offending vehicle and as such, not liable to pay any compensation. Besides above, respondent No.3 also claimed that the amount of compensation claimed is on higher side.4. Appellant adopted the reply filed by respondent No.3.5. On the basis of pleadings of the parties and evidence adduced on record by respective parties, following issues were framed by learned Tribunal below on 26.12.2016:"1. Whether deceased Vidya Devi died in a motor vehicle accident which took place on 14.9.2011 around 2.45 P.M. at place near Thanpuri on Pathankot-Palampur Road, within the jurisdiction of police station, Nagrota Bagwan by the rash and negligent driving of the respondent No.2 Shri Balkar Singh o his bus bearing No. PB1122-3673 on a public way? OPP2. If issue No.1 is proved in affirmative, whether petitioners are entitled for grant of compensation, if so, to what amount and from whom? OPP3. Whether the petition is not maintainable, as alleged? OPR-24. Whether the petitioners have no cause of action and locus standi? OPR5. Relief".6. Subsequently, vide impugned award dated 2.5.2018, learned Tribunal below allowed the claim petition and held them entitled to compensation to the tune of Rs.2,82,128/- alongwith interest at the rate of 9% per annum from the date of filing of the petition till realization.7. Primarily, the challenge to the impugned award has been laid on two counts by the appellant i.e. firstly, that the claimants did not choose to file the claim petition claiming themselves to be dependent upon their mother or taking other grounds, as such, no compensation could have been awarded in their favour by learned Tribunal below and further that the claim petition was filed by late Mehar Chand i.e. father of the claimants, claiming himself to be aggrieved being husband of late Vidya Devi, who died during the pendency of the claim petition on 13.1.2017, as such, claim, if any, of the deceased Mehar Chand being personal will not subsist and, secondly, that while calculating the loss of dependency, learned Tribunal below has wrongly applied the multiplier of 5 because, at the time of accident, deceased was aged 75 years.8. Having heard learned counsel for the parties and perused the grounds taken in the appeal vis--vis reasoning assigned by learned Tribunal below, while holding appellant liable to pay the compensation to respondents Nos. 1 and 2, this Court finds no merit in the present appeal, as such, same deserves to be dismissed outrightly.9. Though, Shri Ajay Sharma, learned Senior Advocate appearing for the appellant made a serious attempt to persuade this Court to agree with his contention that since the claimants did not file claim petition alongwith their deceased father Mehar Chand, being legal heir and dependents of deceased Vidya Devi, learned Tribunal below, ought not have awarded any compensation in their favour, but, aforesaid submission made by Mr. Sharma, learned senior Advocate is totally contrary to the record. Careful perusal of record clearly reveals that the claim petition under S.166 of the Motor Vehicles Act for grant of compensation was filed jointly by Shri Mehar Chand and his two sons i.e. claimants/respondents Nos. 1 and 2. Perusal of claim petition clearly reveals that specific prayer was made on behalf of claimants including respondents Nos. 1 and 2 that they be awarded compensation to the tune of Rs.40,00,000/- on account of death of Smt. Vidya Devi. While claiming compensation, claimants in the claim petition have specifically stated that they are sons of the deceased. Since, the claim petition, as referred to above, was filed jointly by Mehar Chand and his sons (claimants), it cannot be said that no amount, if any, could have been awarded by learned Tribunal below in favour of the claimants after death of Mehar Chand, who was husband of the deceased. Moreover, this Court finds that after the death of claimant, Mehar Chand, an application under Order XXII, rule 3 read with Order I, rule 10 CPC was filed on behalf of claimants for deletion of name of Mehar Chand from the array of parties. Perusal of zimni order dated 14.3.2017 passed by learned Tribunal below, reveals that learned counsel for the respondents got their no objection recorded, while aforesaid application was allowed by learned Tribunal below.10. Though this court is of the view that since the claimants were petitioners alongwith their father in the claim petition, there was no requirement as such, for them to get them substituted in place of Mehar Chand, but even otherwise their impleadment at that stage never came to be objected by the appellant, rather, the appellant, while accepting the aforesaid order dated 14.3.2017, proceeded to contest the petition on merit, wherein, ultimately, it was saddled with the liability to pay compensation to claimants on account of death of their mother.11. S. 166 of the Act clearly provides that legal representatives of a deceased can always file claim petition under the Act seeking therein compensation on account of death of the deceased, who may be father, mother, brother, sister etc. of such claimant.12. Leaving everything aside, question with regard to maintainability of the claim petition on behalf of the claimants after death of their father never came to be raised on behalf of the appellant during the pendency of the claim petition, rather, objection with respect to maintainability, which otherwise is frivolous and has been taken at the appellate stage, cannot be permitted to be taken at this stage. Had late Mehar Chand, filed the claim petition alone, seeking therein compensation on account of death of his wife, claim being personal in nature, could have been said to have extinguished with the death of Mehar Chand but, in the case at hand, as has been noticed herein above, claimants filed claim petition alongwith their father, Mehar Chand, seeking therein compensation on account of death of their mother, as such, no error, if any, can be said to have been committed by learned Tribunal below, while awarding compensation in favour of the claimants being legal representatives of the deceased.13. Interestingly, perusal of evidence led on record by respective parties, nowhere suggests that attempt, if any, ever came to be made on behalf of the appellant before learned Tribunal below, to carve out a case that no compensation, if any, can be awarded in favour of claimants, being legal representatives of deceased or they were not dependent upon the deceased. Hence, in view of aforesaid this Court finds no error in the impugned award, so far compensation awarded by learned Tribunal below in favour of claimants, being legal representatives/dependents of deceased, is concerned.14. Similarly, this Court finds no force in the submission made by learned senior Advocate that learned Tribunal below erred while applying multiplier of 5, while determining the loss of dependency. Since no evidence came to be led on record by the claimants suggestive of the fact that the deceased was 70 years of age at the time of her death, learned Tribunal below having taken note of the age mentioned in ten post-mortem report i.e. 75 years, rightly applied multiplier of 5 in terms of Sarla Verma and others vs. Delhi Transport Corporation and another, (2009) AIR SC 3104 . In the aforesaid judgment it has been held that above 65 years of age, multiplier of 5 would apply.15. Though, besides above, Mr. Sharma, learned senior Advocate appearing for the appellant made an attempt to carve out a case during hearing of the case that learned Tribunal below, while awarding compensation in favour of the claimants has misread and misappreciated the evidence but aforesaid plea appears to have been taken by appellant just for the sake of taking one. Otherwise also, this Court, having carefully perused the award passed by learned Tribunal below, has no hesitation to conclude that the same is based upon proper appreciation of evidence and law, as such, there is no scope for interference by this Court in the impugned award, which is accordingly upheld.16. So far ground raised by the appellant with regard to award of interest at the rate of 9 percent per annum is concerned, this court is of the view the same is appropriate and just

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keeping in view the prevailing market rate. Otherwise also Recently, Hon'ble Apex Court in Reliance General Insurance Co. Ltd. v. Shalu Sharma, (2018) 2 SCC 753 , awarded 9% interest and as such, this court finds no reason to interfere with the rate of interest awarded by the learned Tribunal below. The Hon'ble Apex Court in the aforesaid judgment has held as under:"The Tribunal has awarded a sum of Rs 3,14,335 towards medical expenses. An addition of Rs 70,000 would be required to be made in terms of the decision in Pranay Sethi (supra) on account of the conventional heads of loss of estate (Rs 15,000), loss of consortium (Rs 40,000) and funeral expenses (Rs 15,000). Hence, the total compensation is quantified at Rs 27,66,522 on which the claimants would be entitled to interest @ 9% p.a. from the date of the filing of the claim petition. The apportionment shall be carried out in terms of the award of the Tribunal. We order accordingly."17. In view of discussion supra, present appeal is dismissed. Interim orders, if any, stand vacated. All pending applications also stand disposed of.
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