IMP: Motor Vehicles Act, 1988 – Sections 140, 166 and 166(1)(c) – Fatal motor accident – Compensation Whether the major sons of the deceased who are married and gainfully employed or earning, can claim compensation under the Motor Vehicles Act, 1988? Held:- YES claimants were working as agricultural labourers on contract basis and were earning meagre income between Rs. 1,00,000/­ and Rs. 1,50,000/­ per annum. In that sense, they were largely dependant on the earning of their mother and in fact, were staying with her, who met with an accident at the young age of 48 years.

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