NATIONAL INSURANCE COMPANY LTD REPRESENTED BY CHIEF REGIONAL MANAGER Vs. ASIMA GOGOI
LAWS(GAU)-2018-9-60
HIGH COURT OF GAUHATI
Decided on September 06,2018

National Insurance Company Ltd Represented By Chief Regional Manager Appellant
VERSUS
Asima Gogoi Respondents

JUDGEMENT

Rumi Kumari Phukan, J. - (1.) Heard learned counsel for the appellant Mr. R Goswami. Also heard Mr. A R Sikdar, learned counsel for the respondents/claimants
(2.) The appeal is directed against the judgment and order dated 1.04.2014 passed by the Learned Member Motor Accident Claims Tribunal, Kamrup No. 2, in MAC Case No. 1207/2012.
(3.) Brief case of the claimant Ashima Gogoi (respondent No. 1 herein) is the mother of deceased Avoni Gogoi also the mother of respondent No. 2. On 27-10-2011 at about 11 AM when said Avoin Gogoi was driving a motorcycle No. AS-06-J-3699 proceeding towards Namrup from his house, then the vehicle met an accident on the road as a result of which he sustained grievous injuries on his person and although he was taken to hospital for treatment but he succumbed to his injuries as on 31.10.2011. The mother of the deceased Ashima Gogoi and brother of the deceased Montu Gogoi preferred the claim petition u/s 163A MV Act praying for compensation for the death of Avoni Gogoi in the Road Traffic Accident.;


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