NIRMAL KUMAR JAIN S/O DHARAM CHAND JAIN Vs. ORIENTAL INSURANCE CO LTD
LAWS(GAU)-2018-11-136
HIGH COURT OF GAUHATI
Decided on November 14,2018

Nirmal Kumar Jain S/O Dharam Chand Jain Appellant
VERSUS
ORIENTAL INSURANCE CO LTD Respondents

JUDGEMENT

Mir Alfaz Ali, J. - (1.) By this review petition, the petitioner sought for review of the judgment and order dated 29-04-2014 passed by this Court in MAC App. No. 35/2005.
(2.) The brief facts of the case, which may be relevant for disposal of this review petition is that the petitioner sustained injury in a motor vehicle accident and the learned Motor Accident Claims Tribunal awarded a compensation of Rs. 5,50,000/- by the judgment and award dated 21-07-2004 passed in MAC Case No. 1250/2000.
(3.) The claimant filed a writ petition challenging the award, which was dismissed with the observation that the compensation awarded by the tribunal was more than reasonable. Claimant then filed an appeal before this Court for enhancement of the compensation which also stood dismissed. Hence, the present petition seeking review of the judgment and order dated 29-09-2014 passed by this Court.;


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