ORIENTAL INSURANCE CO LTD Vs. MOIN UDDIN LASKAR
LAWS(GAU)-2018-6-7
HIGH COURT OF GAUHATI
Decided on June 01,2018

ORIENTAL INSURANCE CO LTD Appellant
VERSUS
Moin Uddin Laskar Respondents

JUDGEMENT

Mir Alfaz Ali, J. - (1.) Heard learned Senior Counsel Mr. S. Dutta for the appellant and Mr. A.J. Saikia, learned counsel for the respondent No. 4/National Insurance Company Limited and also heard learned counsel for the claimant/respondent.
(2.) This appeal is filed by one of the insurer of the vehicle involved in the accident, against the judgment and order dated 14.07.2006 passed by MACT Cachar, Silchar in MAC Case No. 397/2004.
(3.) Brief facts necessary for disposal for this appeal, are that on 30.10.03 the claimant Moinuddin Laskar was proceeding towards Bihara by driving Ambassador Car No. AS-11-8422. When he reached near Neelcherra, another vehicle bearing registration No. ASC-8786 (truck) which was coming from opposite direction hit the Ambassador Car. It was alleged that the accident took place solely due to fault of the vehicle No. ASC-8786 (truck). As a result of the accident claimant sustained injuries and filed an application for compensation. Learned Tribunal by the impugned award granted a compensation of Rs. 2,10,000/- in favour of the claimants and directed the insurer of both the vehicles to satisfy the award in equal share.;


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