MD. SAHJAHAN ALI Vs. MAHENDRA CH. DAS AND ORS.
LAWS(GAU)-2018-5-177
HIGH COURT OF GAUHATI
Decided on May 15,2018

Md. Sahjahan Ali Appellant
VERSUS
Mahendra Ch. Das And Ors. Respondents

JUDGEMENT

MIR ALFAZ ALI,J. - (1.) Heard Mr. B. K. Jain, leaned counsel for the appellant and Mr. A.K. Dutta, learned counsel for the Respondent/Insurance Company.
(2.) Unsatisfied with the award made by the MACT, No. 2, Kamrup, Guwahati in MAC Case No. 268/2007 (199/2007 Old), the claimant preferred the instant appeal seeking enhancement of the compensation.
(3.) The claimant, Sahjahan Ali met with an accident on 05.12.2006 involving the vehicle bearing registration No. AS-01-R-5907, owned by the respondent no. 1 and insured with the respondent no. 3 and filed an application before the MACT seeking compensation for the injury sustained due to the accident. Learned Tribunal by the impugned judgment awarded compensation of Rs. 74,100/- which consisted of Rs. 26100/- towards medical expenses, Rs. 10000/- towards pain and suffering, Rs. 10000/- towards loss of amenities of life, Rs. 25000/- towards disability and Rs. 3000/- for miscellaneous expenses.;


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