KIRAN THAKURIA Vs. REGIONAL MANAGER ORIENTAL INSURANCE CO LTD AND 2 ORS
LAWS(GAU)-2018-10-14
HIGH COURT OF GAUHATI
Decided on October 01,2018

Kiran Thakuria Appellant
VERSUS
Regional Manager Oriental Insurance Co Ltd And 2 Ors Respondents

JUDGEMENT

Rumi Kumari Phukan, J. - (1.) Heard Mr. R. Goswami, learned counsel for the appellant. Also heard Mr. S. Dutta, learned counsel appearing for the respondent No.1 (the Oriental Insurance Co. Ltd.). None appears for the respondent No.2, despite the name of learned counsel is shown in the cause list.
(2.) The appellant/claimant has preferred the present appeal against the judgment and award passed by the learned Addl. District Judge (FTC) No.3, Kamrup (M), Guwahati, in MAC Case No.48/2010, dated 04.05.2016, whereby the claimant has been granted an award of Rs.87,000/- (rupees eighty seven thousand) only for the death of her 15 years old minor son, in a road traffic accident.
(3.) Brief case of the claimant is that on 29.10.2009, at about 4:30 P.M., while her son was proceeding towards Nehru Stadium by a bicycle, on reaching the A.T. Road at Panbazar, a vehicle bearing Regn. No.AS-01-Y-7233 (Tata Mobile), driving by its driver in a rush and negligent manner, knocked down her son from backside. As a result her son sustained serious injuries on his person and succumbed to his injuries on the same day. A police case was also registered against the driver of the offending vehicle vide Paltan Bazar P.S. Case No.605/09, under Section 279/304A IPC.;


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