MRS. MUNNI KHATUN AND 2 ORS. Vs. MD. JAHAR ALI AND ANR.
LAWS(GAU)-2018-5-174
HIGH COURT OF GAUHATI
Decided on May 14,2018

Mrs. Munni Khatun And 2 Ors. Appellant
VERSUS
Md. Jahar Ali And Anr. Respondents

JUDGEMENT

MIR ALFAZ ALI,J. - (1.) Heard Mr. S.K. Jain, leaned counsel for the appellants and Mr. A.K. Dutta, learned counsel for the Respondent/Insurance Company.
(2.) This appeal is directed against the judgment and award dated 03.04.2013 passed by the learned MACT, No. 2, Kamrup, Guwahati in MAC Case No. 366/2007.
(3.) One Jan Mohammad Ali (since deceased), died in a motor vehicle accident involving the vehicle bearing registration No. AS-01-H-3685, owned by the respondent No. 1 and insured with the respondent No. 3. The factum of accident having taken place due to fault of driver of the offending vehicle was not in dispute. The wife and parents of the deceased filed an application seeking compensation and the learned Tribunal by the impugned judgment, awarded a compensation of Rs. 3,98,000/- which consisted of Rs. 3,84,000 towards loss of dependency, Rs. 5000/- towards funeral expenses, Rs. 5000/- towards loss of consortium and Rs. 4000/- towards loss of estate and transportation of the dead body etc.;


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