NAMITA BARMAN AND ANR Vs. SUBHASH CHANDRA DAS AND ANR
LAWS(GAU)-2018-6-102
HIGH COURT OF GAUHATI
Decided on June 15,2018

Namita Barman And Anr Appellant
VERSUS
Subhash Chandra Das And Anr Respondents

JUDGEMENT

Mir Alfaz Ali, J. - (1.) Heard Mr. A.R. Agarwal, leaned counsel for the appellant and Ms. L. Sarma, learned counsel for the Respondent/Insurance Company.
(2.) This appeal is by the claimant against the judgment and award dated 29.11.2013 passed by the MACT, Dhubri in MAC Case No. 246/2010.
(3.) The undisputed facts, which may be relevant for disposal of this appeal are that Nimai Barman, the husband of the appellant No. 1 died in a motor vehicle accident on 12.03.2009 involving vehicle bearing registration No. AS-01-L-6292, owned by the respondent No. 1 and insured with the respondent No. 3, oriental Insurance Co. Ltd. The deceased was working as a conductor of a bus at the time of accident and his age was 37 years. The wife and daughter of the deceased filed an application before the MACT, Dhubri, praying for compensation and the learned Tribunal granted a compensation of Rs. 5,80,000/-, which consisted of Rs. 5,40,000/- towards loss of dependency, Rs. 30000/- for loss of consortium and Rs. 10000/- towards funeral expenses.;


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