HAMID ALI AND 3 ORS Vs. ASSAM STATE TRANSPORT CORPORATION, TEZPUR AND ORS
LAWS(GAU)-2018-6-56
HIGH COURT OF GAUHATI
Decided on June 18,2018

Hamid Ali And 3 Ors Appellant
VERSUS
Assam State Transport Corporation, Tezpur And Ors Respondents

JUDGEMENT

Mir Alfaz Ali, J. - (1.) Heard Mr. A. Ganguly, learned counsel for the appellants and Mr. M.P. Goswami, learned Standing Counsel for the respondent/ASTC.
(2.) This appeal is by the claimants against the judgment and award dated 22-12-2011 passed by the MACT, Tezpur in MAC Case No. 309/2007.
(3.) One Mulukjan Bibi and others filed a claim petition before the MACT, Tezpur praying for compensation for the death of Sukur Ali, husband of claimant No. 1 in a motor vehicle accident. It was stated in the claim petition that on 31-05-2007 when Sukur Ali was proceeding to market on foot, the vehicle bearing registration no. AS-20-0796 hit him from backside and consequently, he sustained injuries. Immediately the injured was shifted to Kanaklata Civil Hospital, wherefrom he was taken to Gauhati Medical College Hospital, where he succumbed to the injuries. Hence the claim petition was filed.;


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