UNITED INDIA INSURANCE CO LTD Vs. ABU BAKKAR SIDDIQUE PRODHANI AND 5 ORS
LAWS(GAU)-2018-9-67
HIGH COURT OF GAUHATI
Decided on September 07,2018

UNITED INDIA INSURANCE CO LTD Appellant
VERSUS
Abu Bakkar Siddique Prodhani And 5 Ors Respondents

JUDGEMENT

Rumi Kumari Phukan, J. - (1.) Heard Mr. B.K. Purkayastha, learned counsel appearing for the appellant United India Insuracne Co. Ltd. Also heard Mr. P. Choudhury, learned counsel appearing for the respondent No.1 and Mr. R. Goswami, learned counsel for the respondent No.2.
(2.) The present appeal has been directed against the judgment and order dated 13.8.2014, passed by the learned Member, Motor Accident Claims Tribunal, Dhubri, in the MAC Case No.762/2006.
(3.) Briefly stated, the case of the claimant is that on 7.8.2005, the claimant/respondent No.1 along with other passengers were travelling from Dharmasala to Nishiganj in Coochbehar District, by the National Highway in the Tata Sumo bearing No.WB-74 C/0278 and while the Tata Sumo reached Kamat Fulbari near Raidak Bridge under Toofanganj Police Station, at that time one Maxi Bus bearing No.WB-71/6661, coming from the opposite direction, hit the Tata Sumo in a head on collusion and as a result of which the respondent No.1/claimant sustained severe injuries on his person. The copassengers travelling in the Tata Sumo also sustained injuries on their person. Accordingly a claim petition was preferred before the learned MAC Tribunal, Dhubri, which was registered as MAC Case No.762/2006, praying for compensation for the injuries sustained in the said accident.;


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