NATIONAL INSURANCE CO LTD Vs. SAMARPAN BHUYAN
LAWS(GAU)-2018-6-108
HIGH COURT OF GAUHATI
Decided on June 18,2018

NATIONAL INSURANCE CO LTD Appellant
VERSUS
Samarpan Bhuyan Respondents

JUDGEMENT

Mir Alfaz Ali, J. - (1.) Heard Mr. B. K. Purkasyastha, learned counsel for the appellant and Mr. D. Saikia, learned Sr. Counsel for the respondent Nos. 1 to 5.
(2.) This appeal is by the Insurance Co. against the judgment and award dated 12-06-2012 passed by the MACT No. 2, Kamrup, Guwahati in MAC Case No. 1043/2006 (old MAC Case No.2689 of 2006).
(3.) The brief facts of the case are that on 23-06-2006 one Soumik Raj Bhuyan, husband of the claimant No. 1, was proceeding by driving a car bearing registration No. AS-01-X/3866 from Dhekiajuli towards Golaghat. When he reached the Numaligarh Tea Estate on the National Highway, the offending vehicle (bus) bearing registration No. AS-05-B/3234, which was coming from the opposite direction in excessively high speed, hit the car and the driver of the car, Soumik Raj Bhuyan sustained grievous injury in the accident and died instantaneously. The wife and legal representatives of the deceased filed a claim petition before the tribunal and the learned tribunal by the impugned judgment, awarded a compensation of Rs. 24,42,000/- with interest @ 6% from the date of filing of the claim petition.;


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