DHAJEN DAS Vs. THE NATIONAL INSURANCE CO. LTD. AND ANOTHER
LAWS(GAU)-2018-2-152
HIGH COURT OF GAUHATI
Decided on February 10,2018

Dhajen Das Appellant
VERSUS
The National Insurance Co. Ltd. And Another Respondents

JUDGEMENT

PRASANTA KUMAR DEKA,J. - (1.) The claimant/appellant, Sri Dhajen Das is present today. This matter is settled today at a total amount of Rs. 1,80,000/- in presence of the claimant/appellant, Sri Dhajen Das and the Chief Regional Manager of National Insurance Company Ltd.
(2.) The aforesaid amount i.e. Rs. 1,80,000/- is to be deposited by the insurance company within a period of 1 (one) month from the date of receipt of the certified copy of this order passed today. The insurance company shall deposit the amount of Rs. 1,80,000/- with the Registry of this Court and the same shall be released to the claimant/appellant, Sri Dhajen Das on proper satisfaction with respect to the identity of the claimant/appellant.
(3.) Liberty is granted to the claimant/appellant to hand over the certified copy of this order personally to the concerned officials of the insurance company. Appeal disposed off.;


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