MUST BALIJAN BEWA Vs. DIVISIONAL MANAGER ORIENTAL INSURANCE CO LTD AND ANR
LAWS(GAU)-2018-7-39
HIGH COURT OF GAUHATI
Decided on July 16,2018

Must Balijan Bewa Appellant
VERSUS
Divisional Manager Oriental Insurance Co Ltd And Anr Respondents

JUDGEMENT

Mir Alfaz Ali, J. - (1.) Heard Mr. A.R.Agarwal, learned counsel for the appellant and Ms. L.Sharma, learned counsel for the respondent No.1.
(2.) This appeal is directed against the judgment and award dated 21/04/2014 passed by MACT, Goalpara in MAC Case No. 227/2010.
(3.) The claimant Musstt. Balijan Bewa sustained injury in a motor vehicle accident on 03/11/2009, involving the vehicle bearing registration No. AS-18/C-0364. The vehicle was owned by the respondent No. 1 Oriental Insurance Co. Ltd. at the relevant time. The claimant filed an application before the MACT, Goalpara praying for compensation and the learned tribunal by the impugned judgment, awarded an amount of Rs. 41,017/- as compensation, which consisted of Rs. 21,600/- towards loss of income for six months, Rs. 4,417/- towards medical expenses, Rs. 10,000/- towards pain, shock and suffering and Rs. 5,000/- towards cost of litigation.;


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