KABIL SK S/O LATE KALAI Vs. SOFIUR RAHMAN AND ANR
LAWS(GAU)-2018-6-2
HIGH COURT OF GAUHATI
Decided on June 01,2018

Kabil Sk S/O Late Kalai Appellant
VERSUS
Sofiur Rahman And Anr Respondents

JUDGEMENT

Mir Alfaz Ali, J. - (1.) Heard Mr. A.R. Agarwal, leaned counsel for the appellant and Ms. M Choudhury, learned counsel for the Respondent/Insurance Company.
(2.) This appeal by the claimant is against the judgment and award dated 03.07.2012 passed by the MACT, Dhubri in MAC Case No. 13/2005.
(3.) One Kabul Sk. sustained injury in a motor vehicle accident on 30.01.2004, involving vehicle bearing registration No. AS-25/1419, owned by the respondent No. 1 and insured with the respondent No. 2, New India Assurance Company Limited. The claimant approached the MACT, Dhubri praying for compensation and the learned Tribunal by the impugned award granted a compensation of Rs. 15202/- as under: Medical expenditure - Rs. 4302/- Pain & suffering - Rs. 6000/- Loss of amenities of life - Rs. 2500/- Loss of earning for one month-Rs.2400/-;


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