THE NATIONAL INSURANCE CO. LTD. Vs. SMT. H.C. LALREMRUATI W/O H.C. VIACHHA (L) KHOPAI
LAWS(GAU)-2018-1-76
HIGH COURT OF GAUHATI
Decided on January 24,2018

The National Insurance Co. Ltd. Appellant
VERSUS
Smt. H.C. Lalremruati W/O H.C. Viachha (L) Khopai Respondents

JUDGEMENT

MICHAEL ZOTHANKHUMA,J. - (1.) Heard Ms. Vanhmingliani, learned counsel for the appellant as well as Mr. Lalchhanliana Khiangte, learned counsel for the respondent Nos. 1 to 6. None appears for the respondent No. 7, even though notice has been served upon the respondent No. 7. Notice is deemed to be served upon the respondent No. 7 and the matter is being heard ex-parte the respondent No. 7.
(2.) The brief facts of the case is that one H.C Viachha died when the motor vehicle he was driving, bearing No. MZ 03-5618 rolled down a hill. A claim petition was filed by the respondent Nos. 1 to 6, who are the wife, four minor daughters and mother-in-law of the deceased. The owner of the vehicle No. MZ 03-5618 and the National Insurance Company Limited contested the case. The learned MACT Aizawl disposed of MACT Case No. 9/2016 vide Judgment and Award dated 25.10.2016 by awarding compensation amounting to Rs. 16,51,900/- along with interest @ 9% p.a to the claimants.
(3.) Being aggrieved, the appellant has made a challenge to the Judgment and Award dated 25.10.2016 passed by the MACT Aizawl in MACT Case No. 9/2016, by which the respondent Nos. 1 to 6 have been awarded compensation amounting to Rs. 16,51,900/- along with interest @ 9% p.a from the date of filing i.e. 15.03.2016 till the date of payment.;


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