w w w . L a w y e r S e r v i c e s . i n



The Managing Director, State Express Transport Corporation Tamilnadu Ltd., Chennai v/s B. Dhilshath Begam & Others


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:- A T EXPRESS INDIA LIMITED [Strike Off] CIN = U93030DL2009PLC193660

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:- N R EXPRESS PRIVATE LIMITED [Active] CIN = U63040WB1999PTC089271

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:- P J EXPRESS PRIVATE LIMITED [Strike Off] CIN = U63040WB1995PTC075515

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:- G M S EXPRESS PRIVATE LIMITED [Active] CIN = U64120KA2006PTC040159

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:- U C EXPRESS PRIVATE LIMITED [Strike Off] CIN = U64120MH2004PTC148038

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 R EXPRESS PRIVATE LIMITED [Active] CIN = U97000DL2014PTC267284

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

Company & Directors' Information:- S F EXPRESS PRIVATE LIMITED [Active] CIN = U64120DL2015PTC279322

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

Company & Directors' Information:- J. K. EXPRESS PRIVATE LIMITED [Strike Off] CIN = U63090GJ2012PTC070288

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

Company & Directors' Information:- D K G EXPRESS PRIVATE LIMITED [Strike Off] CIN = U15499UP1982PTC005721

Company & Directors' Information:- P AND G EXPRESS PRIVATE LIMITED [Strike Off] CIN = U64120MH2003PTC139461

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

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

    C.M.A. No. 4644 of 2019 & C.M.P. No. 26299 of 2019

    Decided On, 25 August 2020

    At, High Court of Judicature at Madras

    By, THE HONOURABLE MR. JUSTICE S.M. SUBRAMANIAM

    For the Appellant: K. Kathiresan, Advocate. For the Respondents: R1 to R4, C. Prabakaran, Advocate.



Judgment Text

(Prayer: The Civil Miscellaneous Appeal is preferred under Section 173 of the Motor Vehicles Act, 1988, against the judgment and decree dated 24.09.2018 passed in M.C.O.P. No.452 of 2015 on the file of the learned District Judge, District Court No.II-cum-Motor Accidents Claims Tribunal, Kanchipuram.)1. The appellant-State Express Transport Corporation Tamilnadu Limited has preferred the present Civil Miscellaneous Appeal against the judgment and decree dated 24.09.2018 passed in M.C.O.P. No.452 of 2015 on the file of the learned District Judge, District Court No.II-cum-Motor Accidents Claims Tribunal, Kanchipuram.2. The facts in nutshell to be considered are that on 01.05.2009 at about 10.30 P.M., the deceased was walking from Karunkuzhi Bus Stop towards a Tea Shop on the extreme left side of the mud road and according to the traffic rules and regulations. Near Karunkuzhi Village Main Road on the GST High Road, the appellant-Government State Express Ultra Deluxe Bus was driven by the driver and was proceeding from Chennai to Tindivanam. The appellant-Corporation Bus was driven in a rash and negligent manner and suddenly turned towards wrong side of the road and hit behind the deceased. Due to the accident, the deceased sustained multiple grievous injuries all over the body and died instantly on the spot.3. The Tribunal considered the documents as well as the evidences and arrived a conclusion that the accident occurred solely due to the rash and negligent driving of the appellant-Corporation Bus driver. The facts and circumstances portrays that the accident occurred due to the rash and negligent driving of the appellant-Transport Corporation bus driver and therefore, this Court is not inclined to interfere with the findings of the Tribunal in this regard.4. The Tribunal relied on the evidences of PWs 2 and 3. Both the witnesses categorically deposed that the accident occurred due to the rash and negligent driving of the appellant-Transport Corporation bus driver. The FIR was registered against the Government Express Transport Corporation and the Tribunal has not committed any error and arrived a conclusion that the Transport Corporation bus driver was responsible for the accident.5. As far as the quantum of compensation is concerned, the claimants are the wife as well as the two minor children. The Tribunal considered the fact that the deceased was the sole breadwinner of the family, as the wife and the two minor children are the claimants, calculated the compensation. The deceased was self-employed and was running a Tea Shop.6. Though the monthly income of the deceased was stated as Rs.15,000/- per month, the Tribunal has fixed Rs.6,000/- as monthly income. Future prospects of 25% was ordered. Accordingly, the income of the future prospects to be taken as Rs.7,500/- (Rs.6,000/-+Rs.1,500/-). The accident occurred in the year 2009. Under these circumstances, this Court do not find any error in the matter of considering the case of the claimants for grant of compensation, by fixing the monthly income of the deceased as Rs.6,000/-. The compensation was granted in other heads also. The total compensation granted by the Tribunal is Rs.11,22,500/-.7. The learned counsel appearing on behalf of the appellant-Transport Corporation contended that the negligence on the part of the deceased was not considered by the Tribunal and the future prospects of 25% granted by the Tribunal is also erroneous.8. At the outset, it is contended that the compensation granted by the Tribunal is exorbitant and therefore, the award of the Tribunal is liable to be set aside.9. This Court is of the considered opinion that the claimants are wife and two minor children of the deceased, who are running a Tea Shop. The monthly income fixed by the Tribunal is Rs.6,000/-. The accident occurred in the year 2009. Therefore, this Court do not find any perversity or error in fixing the monthly income of the deceased . In fact, the deceased was self-employed and regarding the monthly income of self-employed people, it may higher than that of the monthly income fixed by the Tribunal.10. However, there is no document to establish the actual income of the deceased person and therefore, this Court is of the opinion that the monthly income of Rs.6,000/-, fixed by the Tribunal, is to be taken. The total compensation of Rs.11,22,500/- cannot be said to be excessive, as the two minor children of the deceased are there and therefore, no interference is to be undertaken as far as the compensation part of the award is concerned. The grounds raised by the appellant-Transport Corporation deserve no merit consideration.11. Accordingly, the judgment and decree dated 24.09.2018 passed in M.C.O.P. No.452 of 2015 on the file of the learned District Judge, District Court No.II-cum-Motor Accidents Claims Tribunal, Kanchipuram stands confirmed and consequently, the C.M.A.No.4644 of 2019 stands dismissed. However, there shall be no order as to costs. Consequently, connected miscellaneous petition is also dismissed.12. The appellant-Transport Corporation is directed to deposit the entir

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e Award amount with accrued interest, if not already deposited, within a period of 12 weeks from the date of receipt of a copy of this judgment and on such deposit being made, the claimants are permitted to withdraw the award amount as per the apportionment granted by the Tribunal by filing appropriate applications. The payments are to be made through RTGS. If the minors have not attained the age of majority, then their portion of the amount is to be deposited in any one of the Nationalised Bank till they attain majority under the Interest Bearing Deposit Scheme.
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