REKHA RANI RAY Vs. STATE OF ASSAM AND 2 ORS
LAWS(GAU)-2018-9-139
HIGH COURT OF GAUHATI
Decided on September 27,2018

Rekha Rani Ray Appellant
VERSUS
State Of Assam And 2 Ors Respondents

JUDGEMENT

Rumi Kumari Phukan, J. - (1.) Heard Mr. S.K. Saharia, learned counsel for the appellant. Ms. M. Phukan, learned Govt. Advocate, Assam represents the State respondents.
(2.) The present appeal has been preferred against the judgment and award dated 30.07.2012, passed by the learned Member, MACT, Bongaigaon, in MAC Case No.57/1994.
(3.) Briefly stated, the case of the claimant is that her husband Monomohan Deb Ray, who was an employee in the Election Office, North Salmara, Abhayapuri, while leaving his office on 10.08.1993, at about 5:45 P.M. on his scooter, the offending vehicle No.ASG-2615 (Jeep), which was used on election duty, was on back gear in front of his scooter and suddenly knocked down the scooter of the deceased with high speed, as a result of which the deceased fell down from the scooter and sustained grievous injuries and his scooter also got damaged. The victim died on 31.08.1993 in the hospital, out of the injury he sustained in the said accident. The deceased left behind his wife (claimant) and his minor son and old parents at the time of his death. With the allegation that the accident occurred due to rush and negligent driving of the said vehicle, the claim petition was preferred by the wife of the deceased, claiming compensation due to the death of her husband as a result of the motor vehicle accident.;


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