BABUL MIAH Vs. RAJA RAW GHOSH
LAWS(TRIP)-2021-1-43
HIGH COURT TRIPURA
Decided on January 13,2021

Babul Miah Appellant
VERSUS
Raja Raw Ghosh Respondents

JUDGEMENT

Arindam Lodh,J. - (1.) Heard Mr. A. Acharjee, learned counsel appearing for the appellant. Also heard Mr. T. K. Deb and Mr. R. Saha, learned counsel appearing for the respondents.
(2.) With the consent of the learned counsel appearing for the parties, the instant appeal has been taken up for final hearing and disposal at the admission stage. The present appeal has been filed for enhancement of the award passed by the learned tribunal vide judgment and order dated 28.08.2018 in connection with case No. T.S. (MAC) 02 of 2016. The appellant herein, being suffered with an accident had filed a claim application claiming compensation against the owner of the offending vehicle. The vehicle of the owner, at the relevant point of time was insured with the National Insurance Company Ltd., the respondent No.3 herein.
(3.) There is no dispute that at the time of accident, the vehicle was having valid documents. Both the owner and the insurance company have filed their written statements for contesting the suit accordingly they have adduced but, the insurance company did not adduce any evidence, in denial, of the case of the claimant-appellant.;


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