NEW INDIA ASSURANCE CO LTD Vs. RADHIKA TALUKDAR
LAWS(GAU)-2018-7-28
HIGH COURT OF GAUHATI
Decided on July 12,2018

NEW INDIA ASSURANCE CO LTD Appellant
VERSUS
Radhika Talukdar Respondents

JUDGEMENT

Rumi Kumari Phukan, J. - (1.) Heard the learned senior counsel, Mr. S. Dutta, assisted by the learned counsel Ms. M. Choudhury, for the appellant (the New India Assurance Co. Ltd.) (hereinafter referred to as 'the Insurance Company'). Also heard Mr. M.H. Ahmed, learned counsel appearing for the respondent Nos.1-3. None is present to represent the respondent Nos.4 & 5.
(2.) This Appeal is preferred by the Insurance Company against the judgment and award dated 27.3.2007, passed by the learned Member, Motor Accident Claims Tribunal, Barpeta, in the MAC Case No.1012/2005.
(3.) The brief case that can be recapitulated is that on 19.9.2005, while Late Pranjit Talukdar, who was working as a handyman of the vehicle bearing registration No.AMP-1899 (Bus), was going from Bahari towards Barpetaroad, the said vehicle met with an accident at Batgaon. As a result, he sustained grievous injuries and although he was immediately shifted to the hospital for treatment but he succumbed to his injuries.;


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