MANOJ TALUKDAR S/O HAREN TALUKDAR Vs. REGIONAL MANAGER NEW INDIA ASSURANCE CO LTD
LAWS(GAU)-2018-9-59
HIGH COURT OF GAUHATI
Decided on September 06,2018

Manoj Talukdar S/O Haren Talukdar Appellant
VERSUS
Regional Manager New India Assurance Co Ltd Respondents

JUDGEMENT

Rumi Kumari Phukan, J. - (1.) Heard Mr. S. Das, learned counsel appearing for the respondent. Also heard Mr. R.K. Bhatra, learned counsel appearing for the respondent New India Assurance Company Ltd.
(2.) The present appeal has been preferred under Section 173 of the Motor Vehicle Act, 1988, challenging the judgment and order dated 15.3.2003, passed by the learned Member, Motor Accident Claims Tribunal, Kamrup, in the MAC Case No.1010/1999.
(3.) The appellant as claimant has preferred the said claim petition claiming compensation on account of injuries sustained by him in a motor vehicle accident. The brief case, that can be recapitulated is that on 19.9.1999, while the appellant was returning home on foot by the side of the NH-37, suddenly the vehicle No.HR-22-CA-0180 (truck), driving by the driver in rush and negligent manner, knocked him down from backside resulting grievous injuries to his person. He was treated in the hospital for the fracture injury sustained by him and after the release also, he continued his treatment. The Doctor who treated him certified that he sustained 45% disability from the injuries he sustained.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.