UNITED INDIA INSURANCE CO LTD Vs. LILI BEZBARUAH
LAWS(GAU)-2018-9-58
HIGH COURT OF GAUHATI
Decided on September 06,2018

UNITED INDIA INSURANCE CO LTD Appellant
VERSUS
Lili Bezbaruah Respondents

JUDGEMENT

Rumi Kumari Phukan, J. - (1.) Heard learned counsel for the appellant Mr. K. K Bhatra. Also heard Mr. P. Bhowmick, learned counsel for the respondents.
(2.) The appeal is directed against the judgment and order dated 14.07.2015 passed by the Motor Accident Claims Tribunal, No. III, Kamrup at Guwahati in MAC Case No. 136/2009.
(3.) Brief case of the claimant is that on 19.11.2006 her deceased son Hemen Barua was riding a Scooty Activa No AS 01 P 2893 from Chandrapur towards home then at about 6-40 PM at Panikhaity under Panikhity Police Petrol Pump met with an accident and he was admitted at Down town Hospital but he succumbed to his injuries on 20.12.2006. At the time of the death, the deceased was 20 years of age and was a business man and thus earned Rs. 3,000/- per month. The claimant filed claim petition claiming compensation of Rs. 4,00,000/-;


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