SMT. NIRLA RABHA AND OTHERS Vs. REGIONAL MANAGER ORIENTAL INSURANCE CO. LTD AND ANOTHER
LAWS(GAU)-2018-2-190
HIGH COURT OF GAUHATI
Decided on February 10,2018

Smt. Nirla Rabha And Others Appellant
VERSUS
Regional Manager Oriental Insurance Co. Ltd And Another Respondents

JUDGEMENT

MIR ALFAZ ALI,J. - (1.) The claimant/appellant Smt. Nirla Rabha is present along with Mr. A.R. Agarwala, learned counsel. Respondent No. 1 is represented by Mr. R.R. Mohanty, Regional Manager, Oriental Insurance Co. Ltd and Mr. R. C. Paul, 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 with due intimation to the Registry of this Court. The claimant Smt. Nirla Rabha shall furnish her bank account number and the branch code also to the insurance company immediately.;


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