UPENDRA REANG AND 3 ORS Vs. D M, ORIENTAL INSURANCE CO LTD AND ANR
LAWS(GAU)-2018-6-109
HIGH COURT OF GAUHATI
Decided on June 18,2018

Upendra Reang And 3 Ors Appellant
VERSUS
D M, Oriental Insurance Co Ltd And Anr Respondents

JUDGEMENT

Mir Alfaz Ali, J. - (1.) Heard Mr. K. Sarma, learned counsel for the appellants and Ms R. D. Mozumdar, learned counsel for the respondents.
(2.) This appeal is by the claimants against the judgment and award dated 24-06-2013 passed by the MACT, Goalpara in MAC Case No. 213/2009.
(3.) One Emanual Reang died in a motor vehicle accident, involving the vehicle (truck) bearing registration no. AS-18/A-4614. The deceased was traveling in the said truck as handyman, which met with an accident on 22-10-2008 at Rangbaram Forest Reserve in the district of Garo Hills, Meghalaya.;


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