MD MORTUZ ALI Vs. DIVISIONAL MANAGER, ORIENTAL INSURNACE CO LTD
LAWS(GAU)-2018-8-9
HIGH COURT OF GAUHATI
Decided on August 03,2018

Md Mortuz Ali Appellant
VERSUS
Divisional Manager, Oriental Insurnace Co Ltd Respondents

JUDGEMENT

Rumi Kumari Phukan, J. - (1.) Heard learned counsel for the appellant Mr. H. Das and also the learned counsel for the respondent No. 1 Mr. A. Dutta. Also heard, learned Mr. A. F. N. U. Mollah counsel for the respondent No. 2.
(2.) The present appeal has been preferred against the impugned order and award dated 10.12.2010 vide MAC Case No. 194/2005 passed by the Ld. Member, Motor Accident Claims Tribunal, Goalpara though the tribunal has dismissed the petition by holding that he has failed to prove his claim.
(3.) I have also considered the matters on record and perused the details in the LCR.;


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