GIRIRAJ KAKARANIA Vs. BAJAJ ALLIANZ GENERAL INSURANCE CO LTD
LAWS(GAU)-2018-5-45
HIGH COURT OF GAUHATI
Decided on May 03,2018

Giriraj Kakarania Appellant
VERSUS
BAJAJ ALLIANZ GENERAL INSURANCE CO LTD Respondents

JUDGEMENT

Kalyan Rai Surana, J. - (1.) Heard Mr. R.K. Agarwala, the learned counsel for the appellant as well as Mr. R. Goswami, the learned Counsel appearing for the respondent No.1.
(2.) None appears on call for the respondent No.2, i.e. the owner of the vehicle involved in the accident, as such, the appeal has been heard ex parte against the said respondent. The name of respondent No.3, i.e. the driver has been struck off by order dated 28.02.2014, at the risk of the appellant.
(3.) This appeal under Section 173 of the Motor Vehicles Act, 1988 is for claiming enhancement of compensation passed vide judgment and award dated 02.04.2013, passed by the learned Member, Motor Accident Claims Tribunal, Guwahati in MAC Case No. 1918/2007.;


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