NIC COMPANY LTD Vs. B DAWNGLIANA & 2 OTHERS
LAWS(GAU)-2018-11-112
HIGH COURT OF GAUHATI
Decided on November 27,2018

Nic Company Ltd Appellant
VERSUS
B Dawngliana And 2 Others Respondents

JUDGEMENT

Michael Zothankhuma, J. - (1.) Heard Mr. B. Vanlalnunkima, learned counsel for the appellant as well as Mr. K. Laldinliana, learned counsel for the claimants/respondent Nos. 1 & 2. No one appears for the respondent No. 3, who is the owner of Karisma Bike, bearing Registration No.MZ-O1- J-9018.
(2.) The appellant, who is the Insurance Company, has challenged the compensation amount awarded to the claimants, on the ground that the compensation awarded to the claimants should be of a lesser amount than the awarded amount, which is Rs. 23,15,168/- (Rupees Twenty Three Lakhs, Fifteen Thousand and One Hundred Sixty Eight) only.
(3.) The facts in brief is that the respondent No. 1 is the father of the deceased, while the respondent No. 2 is the mother of the deceased. The deceased daughter died on 09.05.2014, due to a motor vehicular accident which took place on 04.05.2014. The deceased, who was a pillion rider on Karisma Bike, bearing Registration No.MZ-O1-J- 9018, died due to injury suffered when the bike grazed against a Ritz VDI Car, bearing Registration No. ML-05 G-9930.;


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