ORIENTAL INSURANCE COMPANY LTD Vs. JAYMOTI RAY AND ANR
LAWS(GAU)-2018-10-49
HIGH COURT OF GAUHATI
Decided on October 11,2018

ORIENTAL INSURANCE COMPANY LTD Appellant
VERSUS
Jaymoti Ray And Anr Respondents

JUDGEMENT

Rumi Kumari Phukan, J. - (1.) Heard Ms. R.D. Mozumdar, learned counsel for the appellant Oriental Insurance Co. Ltd. Also heard Mr. R. Phukan, learned counsel for the respondent No.1/claimant, who has entered their appearance.
(2.) With due consent of both the parties, the matter is taken up for disposal at the admission stage itself.
(3.) On the claim petition preferred by the respondent/claimant for the untimely death of her minor child Rahul Ray, in a road traffic accident, for the rush and negligent driving of the vehicle (Tractor bearing No.AS-25-AC-3665), after hearing both the parties and the evidence adduced in this regard, the learned Tribunal came to the findings that the deceased minor son of the claimant died in a road traffic accident for the negligence of the driver of the offending tractor and it was held that as the vehicle was duly insured with the appellant Insurance Company held that the appellant Insurance Company is liable to pay the compensation.;


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