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Rukhmani Bai v/s Hora Transport Corp. Pvt. Ltd. Raipur


Company & Directors' Information:- J K CORP LIMITED [Not available for efiling] CIN = U21015OR1938PLC000427

Company & Directors' Information:- G CORP PRIVATE LIMITED [Active] CIN = U70102KA2001PTC028962

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

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:- V T CORP PRIVATE LIMITED [Active] CIN = U29253MH2010PTC199851

Company & Directors' Information:- M Y TRANSPORT COMPANY PRIVATE LIMITED [Active] CIN = U63090UP2002PTC026917

Company & Directors' Information:- V K TRANSPORT PRIVATE LIMITED [Active] CIN = U22219GJ1997PTC032421

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

Company & Directors' Information:- HORA TRANSPORT COMPANY PVT LTD [Active] CIN = U06010CT1993PTC007517

Company & Directors' Information:- G B TRANSPORT (INDIA) PVT LTD [Active] CIN = U63090WB1979PTC032170

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

Company & Directors' Information:- H R T TRANSPORT COMPANY PRIVATE LIMITED [Strike Off] CIN = U63031DL1999PTC102593

Company & Directors' Information:- G M TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U60100MH1994PTC076183

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:- 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:- E C TRANSPORT LTD [Active] CIN = U63090WB1987PLC043252

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:- TRANSPORT INDIA PRIVATE LIMITED [Strike Off] CIN = U60230OR2007PTC009590

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

Company & Directors' Information:- A P M TRANSPORT COMPANY LIMITED [Strike Off] CIN = U60231KL1998PLC012555

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:- THE RAIPUR TRANSPORT COMPANY PRIVATE LIMITED [Active] CIN = U99999CT1945PTC000282

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:- S CORP PRIVATE LIMITED [Strike Off] CIN = U74900TN2011PTC083426

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:- A G L TRANSPORT PRIVATE LIMITED [Active] CIN = U63090TN2005PTC056306

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:- P P TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U63090DL2003PTC119167

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

Company & Directors' Information:- M M TRANSPORT PVT LTD [Strike Off] CIN = U60231PB1979PTC004031

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

Company & Directors' Information:- N P TRANSPORT PRIVATE LIMITED [Strike Off] CIN = U63090OR2012PTC015128

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:- M & A CORP PRIVATE LIMITED [Active] CIN = U74120MH2012PTC233794

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:- P V E TRANSPORT PRIVATE LIMITED [Active] CIN = U60210TN1961PTC004682

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

    M.A (C) No. 634 of 2014

    Decided On, 15 January 2021

    At, High Court of Chhattisgarh

    By, THE HONOURABLE ACTING CHIEF JUSTICE MR. P.R. RAMACHANDRA MENON & THE HONOURABLE MR. JUSTICE PARTH PRATEEM SAHU

    For the Appellant: Amiyakant Tiwari, Advocate. For the Respondents: R2, Dashrath Gupta, Advocate.



Judgment Text

P.R. Ramachandra Menon, C.J.,1. Appeal is at the instance of the Claimants. Grievance is with regard to the inadequacy of compensation awarded by the Tribunal in connection with the death of the person concerned in a road traffic accident.2. On 15.04.2011, the deceased Lalji Sahu was travelling in the capacity as an employee in the vehicle i.e. Truck bearing registration No. CG-04-J-0161 owned by the 1st Respondent and insured by the 2nd Respondent. The Driver of the vehicle, who was originally arrayed in the party array as the 1st Respondent, passed away during pendency of the appeal; under which circumstance, his name has been sought to be deleted by filing IA No. 3 of 2021, which stands allowed.3. The sequence of events reveals that when the vehicle reached the place of occurrence, because of the rash and negligent driving, the Truck turned turtle, causing fatal injuries to Lalji Sahu leading to his death which was sought to be compensated by filing claim petition by the widow, three minor children and the parents.4. The claim was resisted on different grounds, particularly by the Insurer of the vehicle asserting that the policy was cancelled for want of receipt of premium. Various other contentions were also raised as to the status of the deceased and such other things. On conclusion of the trial, the Tribunal arrived at a finding that the accident was solely because of the rash and negligent driving of vehicle involved. Compensation was awarded under different heads coming to a total of Rs.5,01,600/- which was directed to be satisfied with interest at the rate of 6% per annum from the date of claim petition. Turning down the contentions of the Insurer that it was not liable to satisfy the same, the liability came to be mulcted on the shoulders of the Insurance Company.5. It is brought to the notice of this Court by the learned counsel appearing for the parties that the award passed by the Tribunal was challenged by the Insurer by filing a separate appeal as MA(C) No. 513 of 2014. The said case was heard and finally disposed of on10.08.2020. A copy of the said verdict is placed for perusal of this Court. It is seen from the judgment that the main contention put forth by the Insurer was that Exhibit D/4 Policy issued in respect of the offending vehicle to cover the period from ‘26.02.2011 to 25.02.2012’ on the strength of Exhibit D/1 cheque dated 18.02.2011 which came to be dishonoured by the Bankers on 04.03.2011, was cancelled on 24.05.2011 and the position was informed to the Owner and also to the RTO on that date itself. But since the accident had occurred on 15.04.2011 i.e. prior to the date of cancellation effected on 24.05.2011, it was held that the policy was valid and in existence as on the date of accident. In view of the fact that there was no case for the Owner that even after getting intimation as to the dishonor of the cheque, the premium was paid either by way of cash or otherwise and that the policy was got revived, this Court observed that the proper course to be followed was only to satisfy the liability by the Insurance Company and to get it recovered from the Owner, simultaneously observing that no such course was possible in respect of the Driver of the vehicle who was no more and that his legal heirs were not impleaded in the party array. Thus, the liability part stands settled and it is to be satisfied by the 2nd Respondent/Insurer who has been given the liberty to get it recovered from the 1st Respondent/Owner.6. Coming to the quantum of compensation payable, the Tribunal has reckoned only a sum of Rs. 3000/- as the notional monthly income. Admittedly, the accident was in the year 2011. No much exploration is necessary to hold that an able-bodied youth as the deceased would have earned much more than the amount fixed by the Tribunal as notional income even if he was engaged as Hammal in the offending vehicle. In the said circumstances, we find it appropriate to re-fix the notional monthly income as Rs. 4000/- instead of Rs. 3000/- fixed by the Tribunal. As per the law declared by the Apex Court in Sarla Verma & Others v. Delhi Transport Corporation & Another; {(2009) 6 SCC 121}, which stands affirmed by the Constitution Bench in National Insurance Company Ltd. v. Pranay Sethi; {(2017) 16 SCC 680}, in the case of a person aged less than 40 years with no fixed income, future prospects have to be reckoned by adding 40% of the income reckoned for the purpose. In the said circumstance, the monthly income comes to Rs. 5600/- {Rs. 4000+(4000X40/100). The deceased was aged about 34 years. This being the position, the appropriate multiplier, going by the above rulings, is '16' and not '17' (adopted by the Tribunal). The Tribunal has deducted only 1/5 of the income towards the personal expenses and the remaining part has been taken as the contribution to the family. In the instant case, there are ‘6’ members in the family who are the Claimants and as such, the deduction that was possible in terms of the rulings referred to above, was "" and only the balance can be taken as the contribution towards family. On re-working the loss of dependency, it comes to Rs.8,06,400/- {Rs.5,600X12X16X3/4}. Since the Tribunal has awarded only a sum of Rs. 4,89,600/- towards the 'loss of dependency', the balance amount payable under this head comes to Rs. 3,16,800/-.7. The Tribunal has awarded a sum of Rs.2,500/- towards the ‘funeral expenses’, another Rs. 2500/- towards the ‘loss of estate’, a sum of Rs.2000/- towards the ‘loss of love and affection and mental agony’ and a further sum of Rs. 5000/- towards the ‘loss of consortium’ which are on the lower side in the light of the rulings referred to above and also in view of the subsequent ruling rendered in Magma General Insurance Co. Ltd v. Nanu Ram Alias Chuhru Ram; {(2018) 18 SCC 130}. In the above context, there is a deficiency of Rs. 12,500/- under the head ‘funeral expenses’ and a similar extent of Rs. 12,500/- towards the ‘loss of estate’. They are awarded accordingly.8. It is relevant to note that the term 'consortium' has been explained by the Apex Court in a subsequent decision rendered after Pranay Sethi's case i.e. Magma General Insurance Co. Ltd (supra) whereby it has been made clear that 'parental consortium' is a compensation given to the children in respect of demise of the parents, 'spousal consortium' to the living spouse because of the demise of the partner and the 'filial consortium' payable to the parents on the demise of the children.9. ‘Spousal consortium’ payable to the 1st Appellant-widow is Rs.40,000/- and since the Tribunal has awarded only a sum of Rs. 5000/-, the balance payable comes to Rs.35,000/-. The Appellants No. 2 to 4 (the minor children) are entitled to get ‘parental consortium’ of Rs.40,000/- and similarly, the Appellants No. 5 and 6/Parents are entitled to get ‘filial consortium’ of Rs.40,000/-. The said amounts are also awar

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ded accordingly. Thus, the additional compensation payable comes to Rs.4,56,800/- (Rupees Four Lacs Fifty Six Thousand Eight Hundred Only) which shall be satisfied with interest at the rate of 7% per annum from the date of claim petition till satisfaction, by the Insurer, as expeditiously as possible at any rate within 'one month' from the date of receipt of a copy of this judgment.10. In view of the declaration made by this Court in MA(C) No. 513 of 2014 (preferred by the Insurer against the very same award), we declare that the 2nd Respondent/Insurer will be at liberty to recover the amount after satisfying the same to the Appellants/Claimants, from the 1st Respondent/ Owner of the vehicle in accordance with law.11. The appeal stands allowed to the said extent.
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