MOUSUMI KALITA Vs. ICICI LOMBARD GENERAL INSURANCE CO LTD
LAWS(GAU)-2018-9-136
HIGH COURT OF GAUHATI
Decided on September 27,2018

Mousumi Kalita Appellant
VERSUS
ICICI LOMBARD GENERAL INSURANCE CO LTD Respondents

JUDGEMENT

Rumi Kumari Phukan, J. - (1.) Heard Mr SK Goswami, learned counsel for appellant and Mr R Goswami, learned counsel for respondent no.1.
(2.) This appeal has been filed against the award of MACT, Kamrup(M) dated 21.2.2013 in MAC case no.627/2008.
(3.) Sri Mridul Kalita, the husband of the appellant no.1 and father of the appellant no.2, was on his way home from his office on motorcycle(AS-01/B-9943) and near Chutiakarigaon when a motorcycle(AS-03/C-4390) knocked his bike and as a result he fell on the road when a pick-up van(AS-03/E-7162) ran over him injuring him severely and he was taken to Jorhat Civil Hospital where he died later.;


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