ORIENTAL INSURANCE COMPANY LTD Vs. KANCHI MISSONG AND 3 ORS
LAWS(GAU)-2018-7-1
HIGH COURT OF GAUHATI
Decided on July 09,2018

ORIENTAL INSURANCE COMPANY LTD Appellant
VERSUS
Kanchi Missong And 3 Ors Respondents

JUDGEMENT

Kalyan Rai Surana, J. - (1.) Heard Mrs. R. D. Mozumdar, learned counsel appearing for the appellant as well as Mr. I. A. Talukdar, learned counsel appearing for the respondents No. 1 and 2/Claimants.
(2.) This appeal under Section 173 of the Motor Vehicles Act, 1988, is directed against the judgment and award dated 26.09.2014 passed by the learned Member, Motor Accident Claims Tribunal, Golaghat in MAC Case No. 29/2010, filed under Section 163-A of the Motor Vehicles Act, 1988.
(3.) The learned counsel appearing for the respondents No. 1 and 2 has submitted that in view of the nature of grounds taken in the appeal, the dispute is with regard to the calculation of the quantum of compensation and he prays that the matter be heard and finally disposed of as it is only the arithmetical calculation that has to be examined by this Court.;


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