NATIONAL INSURANCE CO. LTD. Vs. MANDIRA BORPATRA GOHAIN AND 5 ORS.
LAWS(GAU)-2018-5-171
HIGH COURT OF GAUHATI
Decided on May 14,2018

NATIONAL INSURANCE CO. LTD. Appellant
VERSUS
Mandira Borpatra Gohain And 5 Ors. Respondents

JUDGEMENT

MIR ALFAZ ALI,J. - (1.) Heard Mr. B. K. Purkayastha, leaned counsel for the appellant and Mr. D. Saikia, learned Sr. Counsel assisted by Mr. K.K. Dutta, learned counsel for the Respondents.
(2.) This statutory appeal under Section 173 of the MV Act is filed by the Insurance Company against the judgment and award dated 18.03.2014 passed by the learned Additional Sessions Judge-cum-MACT, Kamrup, Guwahati in MAC Case No. 460/2010.
(3.) One Bikash Borpatra Gohain, since deceased, died in a motor vehicle accident involving the vehicle bearing registration No. AS-06-F-0408, owned by the respondent No. 4 and insured with the appellant National Insurance Company Limited. The legal heirs of the deceased filed an application before the MACT, Kamrup seeking compensation and the learned Tribunal by the impugned judgment, awarded a compensation of Rs. 32,25,810/- with 6% interest per annum from the date of filing the claim petition.;


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