NATIONAL INSURANCE CO LTD Vs. DHANADA TALUKDAR
LAWS(GAU)-2018-8-2
HIGH COURT OF GAUHATI
Decided on August 01,2018

NATIONAL INSURANCE CO LTD Appellant
VERSUS
Dhanada Talukdar Respondents

JUDGEMENT

Rumi Kumari Phukan, J. - (1.) Heard Mr. B.K Purkayastha, learned counsel for the appellant and Mr. K Sarma on behalf of the respondent Nos. 1 and 2. Respondent No. 3 did not turn despite service of notice and notice to the respondent No. 4 did not return despite repeatedly issuance of notice since 2015. Notice is deem to be served. The matter is taken for hearing accordingly.
(2.) Present appeal was preferred against the award dated 31.12.2013 passed in MAC Case No. 285/2007 passed by Ld. Member Motor Accident Claims Tribunal, Barpeta.
(3.) The case of the claimant that was preferred before the tribunal is that, on 21.12.2006 while the husband of the claimant Bhabendra Kumar Talukdar was proceeding towards Barma Bazaar by foot at about 5 pm. Suddenly, he was hit by motor cycle bearing registration No. AS-15/A-2905 from back side. As a result of which, he sustained serious injury on his person and ultimately he met his tragic death at the GMCH, Guwahati. The wife of the said deceased person preferred the claim petition claiming compensation for such death of her husband.;


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