M/S. NATIONAL INSURANCE COMPANY LIMITED Vs. SMT. LALAWMPUII AND 6 OTHERS
LAWS(GAU)-2018-3-125
HIGH COURT OF GAUHATI
Decided on March 22,2018

M/S. National Insurance Company Limited Appellant
VERSUS
Smt. Lalawmpuii And 6 Others Respondents

JUDGEMENT

P.K.DEKA,J. - (1.) This is an appeal under section 173 of the Motor Vehicles Act, 1988 against the Judgment and Award dated 21.06.2017 passed by the learned Member-cum-Presiding Officer of the Motor Accident Claims Tribunal, Aizawl in MACT Case No. 29/2016.
(2.) Heard Ms. Vanhmingliani, learned counsel appearing on behalf of the appellant Insurance Company. Also heard Mr. Lalchhanliana Khiangte, learned counsel appearing on behalf of the respondent Nos. 1 to 6. So far as the respondent No. 7 is concerned, vide Order dated 23.01.2018, this Court has presumed service on the respondent No. 7 as deemed served under Order 5, Rule 9 of the CPC.
(3.) The present appeal is taken for hearing.;


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