RANJIT DAS Vs. NEW INDIA ASSURANCE COMPANY LIMITED
LAWS(GAU)-2018-9-50
HIGH COURT OF GAUHATI
Decided on September 03,2018

RANJIT DAS Appellant
VERSUS
NEW INDIA ASSURANCE COMPANY LIMITED Respondents

JUDGEMENT

Rumi Kumari Phukan, J. - (1.) Heard learned counsel for the respondents Mr. S Dutta and Mr. S K Goswami. None appeared on behalf of learned counsel for the appellant.
(2.) The present appeal has been preferred against the impugned order and award dated 06.09.2005 vide MAC Case No. 836/2002 passed by the Ld. Member, Motor Accident Claims Tribunal, Kamrup, Guwahati.
(3.) The present appellant/ claimant preferred the claim petition before the learned tribunal claiming compensation on account of injury he sustained in the Road Traffic Accident.;


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