GOUTAM GHOSH @ BAPI S/O GAURANGO GHOSH Vs. LEGAL MANAGER, BAJAJ ALLIAN GENERAL INSURANCE COMPANY LTD
LAWS(GAU)-2018-9-80
HIGH COURT OF GAUHATI
Decided on September 14,2018

Goutam Ghosh @ Bapi S/O Gaurango Ghosh Appellant
VERSUS
Legal Manager, Bajaj Allian General Insurance Company Ltd Respondents

JUDGEMENT

Rumi Kumari Phukan, J. - (1.) Heard learned counsel for the appellant Mr. K K Dutta. Also heard Mr. R Goswami, learned counsel for the respondent No. 1.
(2.) The appeal has been preferred against the award dated 16.7.2014 passed by learned Member Motor Accident Claims Tribunal, Bongaigaon in MAC Case No. 64/2011.
(3.) Briefly stated the case of the claimant (appellant herein) is that on 02.10.2010 while he was proceeding towards Dhaligaon in an Auto Rickshaw bearing No. AS-26/C-0428 from Bongaigaon then suddenly on the road the vehicle fell down due to rash and negligent driving by the driver of the Auto Rickshaw and as a result, the claimant sustained grievous injuries on his person. Immediately, he was taken to Bongaigaon Lower Assam Hospital and he was treated there as an indoor patient upto 06.10.2010 and later on he was taken to GMCH, Guwahati on 8.10.2010 and treated there as indoor patient upto 18.10.2010. After releasing from hospital, he was given treatment by private doctor.;


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