UTTAM PRODHANI S/O BIDYANATH PRODHANI Vs. BHAGWANDAS AUTO FINANCE LTD AND ANR
LAWS(GAU)-2018-6-17
HIGH COURT OF GAUHATI
Decided on June 04,2018

Uttam Prodhani S/O Bidyanath Prodhani Appellant
VERSUS
Bhagwandas Auto Finance Ltd And Anr Respondents

JUDGEMENT

Mir Alfaz Ali, J. - (1.) Heard Mr. A. R. Agarwala, learned counsel for the appellant and Ms. M. Choudhury, learned counsel for the respondent No. 2.
(2.) This appeal is by the claimant against the judgment and award dated 20.06.2016 passed by MACT, Dhubri in MAC Case No. 487/2004.
(3.) The claimant Uttam Prodhani sustained injury in a motor vehicle accident on 29/05/2004, involving the vehicle bearing registration No. WB-25A/4229, owned by respondent No. 1 and insured with the respondent No. 2. The appellant as claimant filed a claim petition before the MACT, Dhubri and the learned tribunal by the impugned judgment, awarded a compensation of Rs. 19,879/-.;


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