NEW INDIA ASSURANCE CO. LTD. Vs. ZASANGI & ANR.
LAWS(GAU)-2018-8-141
HIGH COURT OF GAUHATI
Decided on August 27,2018

NEW INDIA ASSURANCE CO. LTD. Appellant
VERSUS
Zasangi And anr. Respondents

JUDGEMENT

NELSON SAILO,J. - (1.) Heard Mr. Lalfakawma, the learned counsel for the appellant and Mr. Aldrin Lallawmzuala, the learned counsel appearing for the respondent No. 1/claimant. None appears for the respondent No. 2 despite notice.
(2.) The appellant being aggrieved with the Judgment and Award dated 15.12.2016 passed in MACT Case No. 21/2015 has filed the present appeal.
(3.) Facts of the case in brief is that the daughter of the respondent No. 1 Smt. Laltharili met with a motor vehicular accident on 27.04.2014 while she was travelling in a bus bearing registration No. MZ01G-8032. The said vehicle while proceeding towards Sawleng to Darlawn ran off the road and rolled down below the road for about 180 feet. As a result of the accident, the daughter of the respondent No. 1 sustained injuries and she was referred to the Civil Hospital at Aizawl, where her condition was found to be critical. Despite the treatment given to her at the hospital, the injured person succumbed to her injuries on 10.06.2014 in the hospital. As a result, the respondent No. 1, i.e., mother of the deceased filed a claim before the Motor Accident Claims Tribunal at Aizawl (The Tribunal). Consequently, the learned Tribunal vide its Judgment and Award dated 15.12.2016 awarded the respondent a sum of Rs. 7,61,684/- alongwith interest @9% from the date of filing the claim application i.e., 23.03.2015.;


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