MITRA SUTRADHAR Vs. GPT HEALTH CARE PRIVATE LIMITED
LAWS(TRIP)-2021-1-30
HIGH COURT TRIPURA
Decided on January 13,2021

Mitra Sutradhar Appellant
VERSUS
Gpt Health Care Private Limited Respondents

JUDGEMENT

Arindam Lodh,J. - (1.) Heard Mrs. S. Deb Gupta, learned counsel appearing for the appellants. None appears for the respondents.
(2.) This is an appeal filed under Section 173 of the Motor Vehicles Act 1988 against the Judgement and award dated 06.04.2018, passed by the learned Motor Accident Claims Tribunal, West Tripura, Agartala in Title Suit (MAC) No. 49 of 2014. The appellants have sought for enhancement of the award.
(3.) Being faced with a road traffic accident on 19.12.2013, the appellant had suffered severe injuries in his left leg. He was treated as an indoor patient at GBP Hospital, Agartala from 19.12.2013 to 08.01.2014. His left leg was operated on 27.12.2013. In course of evidence on 30.03.2016 before the learned Tribunal, the appellant had claimed that his treatment was still going on. Accident is not disputed. At the time of accident, the offending vehicle was having all valid vehicular documents. A criminal case was also set in motion out of the complaint for rash and negligent driving of the driver by vehicle. In course of evidence, the deceased-appellant had taken into proof the certificate issued by Disability Board, Government of Tripura, wherefrom, it is revealed that the deceased-appellant had suffered disability to the level of 50 per cent and this disability is progressive in nature. The said disability certificate was valid for two years and the deceased-appellant was advised to revisit the Medical Board after two years for further assessment of his disability.;


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