NEW INDIA ASS CO LTD Vs. ANWARA BEGUM
LAWS(GAU)-2018-8-87
HIGH COURT OF GAUHATI
Decided on August 21,2018

NEW INDIA ASS CO LTD Appellant
VERSUS
Anwara Begum Respondents

JUDGEMENT

Mir Alfaz Ali, J. - (1.) Heard Mr. K. K. Bhatta, learned counsel for the appellant and Md. Giash Uddin, learned counsel for the claimant/respondent.
(2.) This appeal is by the Insurance Co. against the judgment and award dated 25-06-2010 passed by the MACT, Hajoi in MAC Case No. 417/2009.
(3.) Husband of the claimant, late Monir Ali died in a motor vehicle accident on 25-07-2008, involving the vehicle bearing registration No. AS-07-6278, owned by the respondent No. 2 and insured with the appellant New India Assurance Co. Tribunal granted a compensation of Rs. 4,50,000/- with interest @ 8.5%.;


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