RUSHENA BEGUM Vs. REGIONAL MANAGER AND 8 ORS
LAWS(GAU)-2018-8-83
HIGH COURT OF GAUHATI
Decided on August 20,2018

Rushena Begum Appellant
VERSUS
Regional Manager And 8 Ors Respondents

JUDGEMENT

Mir Alfaz Ali, J. - (1.) Heard Mr. B. Baishya, leaned counsel for the appellant and Ms. M. Choudhury, learned counsel for the Respondent/Insurance Company.
(2.) This appeal is directed against the judgment and award dated 04.09.2012 passed by the MACT, No. 2, Kamrup, Guwahati in MAC Case No. 514/2006.
(3.) Abdul Majid, the husband of the appellant No. 2 died in a motor vehicle accident on 29.03.2005, involving vehicle bearing registration No. AS-04-A-9849, owned by the respondent No. 2 and insured with the respondent No. 1, New india Assurance Co. Ltd. The claimant approached the MACT seeking compensation and the learned Tribunal awarded a compensation of Rs. 2,13,600/- with interest @ 6% from the date of filing of the claim petition.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.