MOUSUMI CHOUDHURY Vs. MD. KABIL MIAH
LAWS(TRIP)-2021-1-6
HIGH COURT TRIPURA
Decided on January 06,2021

Mousumi Choudhury Appellant
VERSUS
Md. Kabil Miah Respondents

JUDGEMENT

Arindam Lodh,J. - (1.) This appeal under Section 173 of the Motor Vehicles Act has been preferred by the claimant-appellant against the judgment and award dated 18.11.2019 passed by the Motor Accident Claims Tribunal, Court No. 1, West Tripura, Agartala in case No. T.S. (MAC) 215 of 2015.
(2.) Heard Mr. S. Bhattacharjee, learned counsel appearing on behalf of the claimant-appellant. None appears on behalf of the respondents despite notices being served properly.
(3.) The brief facts of the case are, that on 02.07.2013 at about 10.30/11.00 hours, the claimant-appellant along with some other passengers were proceeding towards Sonamura from Melaghar by Jeep (Mahendra Max) bearing registration No. TR-01-D-3154 and when the said vehicle reached at Bholamura, suddenly the said vehicle got outlined from the road and fell down into a water tank near Agartala-Sonamura road.;


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