SMT TERINA MOMIN AND 2 OTHERS Vs. THE REGIONAL MANAGER ORIENTAL INSURANCE CO. LTD AND ANOTHER
LAWS(GAU)-2018-2-151
HIGH COURT OF GAUHATI
Decided on February 10,2018

Smt Terina Momin And 2 Others Appellant
VERSUS
The Regional Manager Oriental Insurance Co. Ltd And Another Respondents

JUDGEMENT

MIR ALFAZ ALI,J. - (1.) The claimant Smt. Terina Momin is present along with Mr. A.R. Agarwala, learned counsel. Respondent/Oriental Insurance Co. is represented by Regional Manager, R.R. Mohanty and Mr. S. Dutta, learned counsel.
(2.) The offer of the Insurance company for paying an additional amount of Rs. 3,20,000/- (three lac twenty thousand) by way of enhancement is accepted by the claimant and the claim is accordingly settled at the said amount.
(3.) The enhanced amount of Rs. 3,20,000/- (three lac twenty thousand) shall be paid by the insurance company within six weeks by depositing the same in the bank account of the claimant and the insurance company after so depositing the amount, forward a copy of deposit slip to the Registry of this Court. The claimant Smt. Terina Momin shall furnish the account number and the branch code of her bank to the Insurance company.;


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