NEW INDIA ASSURANCE CO LTD Vs. ANIL SARKAR AND 3 ORS
LAWS(GAU)-2018-6-21
HIGH COURT OF GAUHATI
Decided on June 04,2018

NEW INDIA ASSURANCE CO LTD Appellant
VERSUS
Anil Sarkar And 3 Ors Respondents

JUDGEMENT

Mir Alfaz Ali, J. - (1.) This appeal is directed against the judgment and award dated 17/10/12 passed by MACT, Guwahati in MAC Case No. 2298/2006.
(2.) One Satyendra Biswas died in a motor vehicle accident involving the vehicle bearing registration No. AS-12/B-8665, owned by the respondent No. 3 and insured with the appellant. The claimants Anil Sarkar and Smt. Prabha Sarkar filed a claim petition seeking compensation for the death of one Satyendra Biswas and the learned tribunal by the impugned judgment, awarded a compensation of Rs. 2,08,000/- in favour of the claimants.
(3.) Aggrieved by the award, the Insurance Co. preferred the instant appeal.;


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