NATIONAL INSURANCE COMPANY LTD Vs. HARISH CH ROY
LAWS(GAU)-2018-7-45
HIGH COURT OF GAUHATI
Decided on July 16,2018

NATIONAL INSURANCE COMPANY LTD Appellant
VERSUS
Harish Ch Roy Respondents

JUDGEMENT

Mir Alfaz Ali, J. - (1.) Heard the Ld. counsel Mr. A. R. Agarwala, Ms. D. D. Barman and Ms. S. Roy.
(2.) Both the appeals being filed against the judgment and award passed by Motor Vehicle Accident Tribunal, Dhubri, in MAC Case No. 139/2013 are taken together for hearing and disposal with the consent of the parties.
(3.) The undisputed facts, which may be relevant for disposal of the present appeals are that one Ajit Kr. Roy died in a motor vehicle accident on 15.3.2013, due to rash and negligent driving of the vehicle bearing registration No. As-17/0949. At the time of accident the age of the victim was 21 years and his monthly income was Rs. 3,600/-. The offending vehicle was owned by the respondent M/s Krishna Trading Co. and insured with the National Insurance Company.;


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