BALCHAND RAMPURIA @ KAMAL Vs. GREEN VALLEY TRAVELS PVT LTD AND 2 ORS
LAWS(GAU)-2018-9-93
HIGH COURT OF GAUHATI
Decided on September 18,2018

Balchand Rampuria @ Kamal Appellant
VERSUS
Green Valley Travels Pvt Ltd And 2 Ors Respondents

JUDGEMENT

Rumi Kumari Phukan, J. - (1.) Heard Mr. AK Purkayastha, learned counsel for the appellant and Mr. R Goswami, learned counsel for Respondent No. 3. Also heard Mr. KK Bhatta, learned counsel for Respondent No.6.
(2.) The present appeal has been preferred against the judgment and award dated 02.07.2011 passed by the learned Member, Motor Accident Claims Tribunal, Kamrup at Guwahati in MAC Case No. 951/99 praying for enhancement of the award.
(3.) The appellant, as claimant, preferred a claim petition before the Motor Accident Claims Tribunal (for short, hereinafter referred to as 'the Tribunal') for the injury he sustained in a road traffic accident. The case of the appellant-claimant is that on 9.4.99, while he was travelling in a vehicle bearing Registration No. AS-01/D-2733 (Bus) from Guwahati to Nagaon, at that time, a truck bearing Registration No. MN-01/4829 coming from the opposite direction collided with the bus, as a result of which, the appellant sustained grievous injuries on his person.;


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