NATIONAL INSURANCE CO LTD Vs. RINA BARUAH AND 4 ORS
LAWS(GAU)-2018-6-107
HIGH COURT OF GAUHATI
Decided on June 18,2018

NATIONAL INSURANCE CO LTD Appellant
VERSUS
Rina Baruah And 4 Ors Respondents

JUDGEMENT

Mir Alfaz Ali, J. - (1.) Heard Mr. B.K. Purkayastha, learned counsel for the appellant as well as Mr. S.K. Goswami, learned counsel for the respondent no.5.
(2.) This appeal is filed by National Insurance Company Ltd. against the Judgment & Award dated 30.04.2003 passed by MACT, Tinsukia in MAC Case No. 84/2001.
(3.) Undisputed facts in this appeal were that one Sarat Baruah died in a motor vehicle accident on 27.10.2001 involving the offending vehicles bearing Registration Nos. AS-15/3177 and PUH-9008. At the time of accident the deceased was driving the vehicle PUH-9008 and the accident occurred due to head on collision of the vehicles driven by the deceased and the vehicle no. AS-15/3177. The vehicle driven by the deceased was insured with the present appellant and deceased himself was owner and driver.;


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