ORIENTAL INSURANCE CO. LTD. Vs. ALOK SAIKIA
LAWS(GAU)-2018-4-145
HIGH COURT OF GAUHATI
Decided on April 26,2018

ORIENTAL INSURANCE CO. LTD. Appellant
VERSUS
Alok Saikia Respondents

JUDGEMENT

KALYAN RAI SURANA, J. - (1.) Heard Mr. S. Dutta, learned senior counsel, assisted by Ms. N. Modi, learned counsel appearing for the appellant.
(2.) None appears on call for respondent although notices have been duly served. Hence, the appeal is heard ex-parte against the respondent.
(3.) By this appeal under section 173 of the Motor Vehicles Act, 1988, the appellant has challenged the judgment and award dated 03.06.2009 passed by the learned Member, Motor Accident Claims Tribunal, Jorhat in MAC Case No. 10 of 2007, thereby awarding compensation of Rs. 25,000/- against the appellant, to be paid along with interest @ 9% per annum.;


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