MAHESH MAHATO Vs. RAMA DAS AND ORS.
LAWS(GAU)-2018-5-202
HIGH COURT OF GAUHATI
Decided on May 31,2018

MAHESH MAHATO Appellant
VERSUS
Rama Das And Ors. Respondents

JUDGEMENT

MIR ALFAZ ALI,J. - (1.) Heard Mr. BK Jain, learned counsel for the appellant and Mr. R.K. Bhatra, learned counsel for the respondent No. 3.
(2.) This appeal is filed by the claimant against the judgment and award dated 20/07/2012 passed by MACT No. 1, Kamrup, Guwahati in MAC Case No. 1443/2006.
(3.) The claimant Mahesh Mahato sustained injury in a motor vehicle accident on 01/12/2005 involving the vehicle bearing registration No. AS -01/J-0701, owned by the respondent No. 2 and insured with the respondent No. 3.;


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