ICICI LOMBARD GENERAL INSURANCE COMPANY LTD Vs. INA NARZARY
LAWS(GAU)-2018-6-177
HIGH COURT OF GAUHATI
Decided on June 15,2018

ICICI LOMBARD GENERAL INSURANCE COMPANY LTD Appellant
VERSUS
Ina Narzary Respondents

JUDGEMENT

MIR ALFAZ ALI,J. - (1.) Heard Mr. R Goswami, learned counsel for the appellant and Mr. AR Agarwala, learned counsel for the respondent.
(2.) This appeal is by the appellant/ICICI Lombard General Insurance Company Ltd, against the judgment and award dated 19.03.2015 passed by the MACT IV, Kamrup in MAC Case No. 349/2008 (Old) MAC Case No. 72/2008.
(3.) One Mizinsha Narzary, who was a driver by profession died in a motor vehicle accident on 05.11.2007, involving vehicle bearing registration No. AS-01-AE-3782, owned by respondent No. 5 and insured with the appellant ICICI Lombard General Insurance Company Ltd.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.