COLAMANDALAM M/S GENERAL INSURANCE COMPANY LTD Vs. S CHAWNGMAWII
LAWS(GAU)-2018-1-61
HIGH COURT OF GAUHATI
Decided on January 23,2018

Colamandalam M/S General Insurance Company Ltd Appellant
VERSUS
S Chawngmawii Respondents

JUDGEMENT

Michael Zothankhuma, J. - (1.) Heard Mr. Roshan Subedi, counsel for the appellant as well as Mr. C. Lalfakzuala, counsel for the claimant /respondent No. 1.
(2.) No one appears for the respondent Nos. 2 and 3 though they were served notice by way of Dasti Service.
(3.) The appellant herein has made a challenge to the Judgment and Award dated 16.11.2016 passed by the MACT, Aizawl in MACT Case No. 44/2014, wherein compensation amount of Rs. 6,55,600/- along with interest @9 % per annum, from the date of filing the claim petition till the date of payment, has been awarded to the claimant/respondent No.1.;


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