NATIONAL INSURANCE CO LTD Vs. MARINA BEGUM, WIFE OF LATE SARIFUR RAHMAN
LAWS(GAU)-2018-7-22
HIGH COURT OF GAUHATI
Decided on July 11,2018

NATIONAL INSURANCE CO LTD Appellant
VERSUS
Marina Begum, Wife Of Late Sarifur Rahman Respondents

JUDGEMENT

Rumi Kumari Phukan, J. - (1.) Heard the submission of learned counsel for the appellant Mr. R. K. Dutta and Mr. M. Dutta on behalf of the respondent No. 1,3,4 to 6.
(2.) The present appeal has been preferred against the Judgment and Award dated 13.6.2013 passed by learned Member, Motor Accident Claims Tribunal, Kamrup in MAC Case No. 2985 of 2008 awarding and amount of Rs. 23,00,000/- to the respondents.
(3.) Briefly stated the case of the respondent is that a claim case was registered on the claim petition filed by the claimant/respondent for the death of one Sarifur Rahman, who was Line Man of ASEB, posted at Samaguri on 17.9.2008 while he was standing in the place of work as Gatanga, on the National Highway, suddenly a vehicle bearing No. AS-01/W-6363 came at a high speed and knocked down the said person, as a result of which he died on the spot. Raising the grievances that the accident took place due to the negligent driving of the driver of the said vehicle, the aforesaid claim petition was preferred praying for compensation for the death of the said person Sarifur Rahman. It is stated that he used to earn Rs. 15,573/- per month and he was aged about 45 years at the time of his death.;


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