F LALHMINGTHANGA Vs. SAFE EXPRESS PVT LTD
LAWS(GAU)-2018-8-37
HIGH COURT OF GAUHATI (AT: AIZAWL)
Decided on August 09,2018

F Lalhmingthanga Appellant
VERSUS
Safe Express Pvt Ltd Respondents

JUDGEMENT

Michael Zothankhuma, J. - (1.) Heard Mr. Joseph L. Rentlei, learned counsel for the appellant. Also heard Mr. Roshan Subedi, learned counsel for the respondent No. 2 and Mr. Zochhuana, learned counsel for the respondent No. 3. No one appears for the respondent No. 1.
(2.) The appellant has challenged the impugned Judgment & Order dated 15.07.2016, issued by the MACT, Lunglei in MAC Case No. 3/2014, by which the appellant's claim for payment of cost of repair of his Gypsy has been dismissed, on the ground that the learned Tribunal did not have the jurisdiction to entertain a claim for damages caused to a motor vehicle.
(3.) The appellant's counsel submits that the learned Tribunal erred in dismissing the appellant's claim for compensation for damages caused to his Gypsy due to an accident involving the appellant's Gypsy and the 207 Truck belonging to the respondent No. 1. He submits that the learned Tribunal had wrongly interpreted section 141 & 147 of the Motor Vehicles Act, 1988 and held that the learned Tribunal did not have the jurisdiction to entertain the claim of the appellant.;


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