SMTI JINAMONI SAIKIA AND 4 OTHERS Vs. ABDUL MATIN AND 2 OTHERS
LAWS(GAU)-2018-5-181
HIGH COURT OF GAUHATI
Decided on May 15,2018

Smti Jinamoni Saikia And 4 Others Appellant
VERSUS
Abdul Matin And 2 Others Respondents

JUDGEMENT

MIR ALFAZ ALI,J. - (1.) Heard Mr. K.R. Bora, learned counsel for the appellant and Ms. S Roy, learned counsel for the respondent/Insurance Company.
(2.) This appeal is directed against the judgment and award dated 21.08.2010 passed by the learned Addl. District and Sessions Judge (FTC) No.2, Member of MACT, Kamrup, Guwahati, in MAC Case No.2011/2008.
(3.) One Tarun Ch. Saikia (since deceased) died in a motor vehicle accident on 03.07.2008. The legal representatives of the said Tarun Ch. Saikia filed an application before the MACT, Guwahati seeking compensation and the learned tribunal by the impugned award granted a compensation of Rs. 18,95,336/- with interest @ 6% per annum from the date of filing of the claim petition.;


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