HAFIZUN BEGUM AND 3 ORS Vs. BAJAJ ALLIANZ GENERAL INSURANCE CO AND 3 ORS
LAWS(GAU)-2018-11-106
HIGH COURT OF GAUHATI
Decided on November 30,2018

Hafizun Begum And 3 Ors Appellant
VERSUS
Bajaj Allianz General Insurance Co And 3 Ors Respondents

JUDGEMENT

Ajit Borthakur, J. - (1.) Heard Mr. AR Agarwala, learned counsel for the claimants/ appellants and Mr. RC Paul, learned counsel appearing for the respondent No.1.
(2.) This appeal under Section 173 of the Motor Vehicles Act, 1988 ( for short 'M.V. Act') is directed against the Judgment and Award, dated 29.01.2014, passed by the learned Member, Motor Accident Claims Tribunal (for short the 'Tribunal') Kamrup ( M) at Guwahati in MAC Case No.1851 of 2010, whereby and whereunder Rs.3,02,000/- (Three Lacs and Two Thousand only) with interest @ 6%, per annum, was awarded from the date of filing of the application, that is , 02.11.2010, till realization, on account of death of her daughter Parvin Sultana, on 09.06.2010, in a road traffic accident.
(3.) The facts of the case, in brief, are that on 09.06.2010, the deceased Parvin Sultana @ Pinki Begum and the injured claimants, Bubul Das and Md. Sofique Ali, were travelling as passengers in the Tempo, bearing registration No. AS-01/CC-3340 from Jalukbari towards Hajo and when the Tempo reached near Lachitpur Itabhata at Amingaon, a Tata Winger bearing registration No. AS-01/ BC - 0281, which was onfrom the opposite direction dashed against the Tempo, as a result of which Parvin Sultana sustained grievous injuries and died on the spot and the claimants, namely, Bubul Das and Sofique Ali, sustained grievous injuries and they were hospitalized.;


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