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S. Sivamayan & Another v/s The Managing Director, Tamilnadu State Transport Corporation Ltd., Dindigul


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:- 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:- 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:- 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:- 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:- 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

    C.R.P.(PD)(MD)No. 869 of 2020

    Decided On, 30 November 2020

    At, Before the Madurai Bench of Madras High Court

    By, THE HONOURABLE MR. JUSTICE N. SESHASAYEE

    For the Petitioners: C. Jeganathan, Advocate. For the Respondent: P. Prabhakaran, Advocate.



Judgment Text

(Prayer: The Civil Revision Petition is filed under Article 227 of the Constitution of India, against the order dated 13.07.2019 passed in Lok Adalat Case No.243/2019 on the file of the learned National Mega Lok Adalat, Theni in so far as non awarding of interest due to default of deposit amount by the respondent within the time stipulated by the learned National Mega LokAdalat, Theni.)1. This Civil Revision Petiton is filed challenging the order dated 13.07.2019 passed in Lok Adalat Case No.243/2019 on the file of the learned National Mega Lok Adalat, Theni in so far as non awarding of interest due to default of deposit amount by the respondent within the time stipulated by the learned National Mega LokAdalat, Theni.2. The learned counsel for the respondent appeared before this Court along with Mr.M.Suresh, Assistant Manager, TNSTC, Dindigul.3. To give a completion to the proceedings, this Court considers it appropriate to extract the order passed by this Court on 20.11.2020;"2. The case of the petitioners is that they are the victims of a road accident and before the National Lok Adalat held on 13.07.2019, the matter was settled in L.A.No.243 of 2019 and the award stipulated 4 weeks for deposit of the award amount, but that was not deposited. Even an Execution Petition has been filed, still the amount is not deposited.3. The learned counsel argued that the respondent has literally enticed the revision petitioner with a promise to pay compensation, and hence, the petitioner has even sacrificed Rs.70,000/- out of the amount awarded by the Tribunal. The money was not paid and it is a huge fraud which the Transport Corporation has played on the revision petitioner.4. Prima facie this Court has satisfied that the respondent and its official has played fraud not only on the revision petitioner but also fraud on the Legal Services Authorities Act, 1987.5. The awards are passed trusting the word of the parties and it is made non-appealable too. Even though such awards are executable awards, when there is material to indicate that there is a probable abuse of statutory and judicial process and playing fraud on the statute and the court by making a false promise that the award would be complied with on its terms, then it requires that such erring party is brought to book."4. Heard the learned counsel for the revision petitioners as well as the learned counsel for the respondent Transport Corporation.5. This Court was informed that the Award amount was not deposited in time as funds were not made available. It may be an oversight that the funds were not made available to satisfy the Award passed in Lokadalat Case No.243 of 2019 but, that does not address the situation, which the failure to deposit has created. It may have to be emphasized that no amount of compensation given to the victims of road accident would restore him to the original position, and the compensation awarded and paid are mere consolation. Therefore, any delay will only aggravate their agony. This will have a direct bearing on the right to dignified life of the victims in terms of Article 21 of the Constitution of India. This Court cannot plea helplessness to address the issue when it sits to exercise its power under Article 227 of the Constitution of India. Since this is a Constitutional Court, Court has ample power to invoke Article 226 of the Constitution of India as well. This Court was informed that the entire Award amount has since been deposited but, not before the present Civil Revision Petition was filed. This Court was further informed that in terms of the Award passed by the Megalokadalat, the interest that becomes payable at the rate so determined by the Tribunal for the default-period is Rs.1,41,000/-.6. When the Court was about to pass order, this Court was informed that the respondent Transport Corporation shall be able to pay a sum of Rs.1,00,000/- as interest for the default period.7. Mr.C.Jeganathan, learned counsel for the revision petitioners, after taking some time to consider, ha

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s informed the Court that he agrees for the said sum of Rs.1,00,000/-.8. Taking into consideration the above facts and circumstances, the Respondent Transport Corporation is directed to pay the petitioner a sum of Rs.1,00,000/-(Rupees One Lakh only) as interest for the default-period on or before 11.01.2021.9. In the result, the Civil Revision Petition is disposed of as above. No costs.10. Post the matter for reporting compliance on 11.01.2021.
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