NATIONAL INSURANCE CO LTD Vs. NIRADA DEVI AND ANR
LAWS(GAU)-2018-7-82
HIGH COURT OF GAUHATI
Decided on July 24,2018

NATIONAL INSURANCE CO LTD Appellant
VERSUS
Nirada Devi And Anr Respondents

JUDGEMENT

Mir Alfaz Ali, J. - (1.) This appeal is by the Insurance Co. against the judgment ad award dated 8-7-2011 passed by MACT, Lakhimpur in MAC Case No. 25/2009.
(2.) The brief facts, which may be necessary for disposal of this appeal are that on 12-03-2008, the son of the claimant was travelling in the vehicle bearing registration No. AS-07/B5237(tracker). The offending vehicle was a commercial passenger vehicle. Due to rash and negligent driving of the driver of the vehicle, the son of the claimants fell down from the vehicle and sustained injury. Immediately he was shifted to hospital, where he succumbed to the injuries. The mother of the deceased filed a claim petition praying for compensation and the learned tribunal by the impugned judgment, awarded a compensation of Rs. 3,86,000/- with interest @ 6% per annum from the date of filing of the claim petition.
(3.) Aggrieved by the judgment and award, the insurance co. preferred the appeal.;


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