MD JULHAS ALI Vs. REGIONAL MANAGER, NATIONAL INSURANCE CO LTD
LAWS(GAU)-2018-7-23
HIGH COURT OF GAUHATI
Decided on July 11,2018

Md Julhas Ali Appellant
VERSUS
Regional Manager, National Insurance Co Ltd Respondents

JUDGEMENT

Rumi Kumari Phukan, J. - (1.) Heard the submission of learned counsel for the appellant Mr. M. Talukdar and Mr. U. K. Das on behalf of the respondent No. 2. None appears for the respondent No. 1.
(2.) The present appeal has been preferred against the order dated 12.5.2014 passed by the learned Member, Motor Accident Claims Tribunal, Morigaon, Assam in MAC Case No. 66/2011.
(3.) Briefly stated the case of the of the appellant is that the mother of the appellant Hajera Khatun as a claimant filed the claim petition before the Ld. Member, Motor Accident Claims Tribunal, Morigaon , Assam claiming compensation of Rs. 5,00,000/- for the injuries sustained in a motor vehicle accident occurred on 11.3.2011, which was registered as MAC No. 66/2011 by the Tribunal. In the said accident, said lady sustained severe injury on her person and she was immediately taken to Laharighat PHC. Thereafter, taken to another hospital for her treatment and while continuing such treatment, she died on 16.6.2011. The matter of death was apprised to the Ld. engaged counsel for amendment of the claim petition so that legal heirs of the deceased can be substituted in the said claim petition.;


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