NATIONAL INSURANCE CO . LTD. Vs. MD. JOBED ALI @ MD RAJAB ALI
LAWS(GAU)-2018-6-175
HIGH COURT OF GAUHATI
Decided on June 21,2018

National Insurance Co . Ltd. Appellant
VERSUS
Md. Jobed Ali @ Md Rajab Ali Respondents

JUDGEMENT

MIR ALFAZ ALI,J. - (1.) Heard Mr. R. Goswami, learned counsel for the appellant-insurance company as well as Mr. A.R. Agarwala, learned counsel for the respondent no.1.
(2.) This appeal is filed by the insurance company against the Judgment and Award dated 25.07.2014 passed by the MACT, Dhubri in MAC Case No. 157/2012.
(3.) Undisputed facts in this appeal are that a minor boy of the claimant aged about 8 years died in a motor vehicle accident on 05.01.2012 involving the offending vehicle bearing Registration No. AS-01-AE-3441. Learned Tribunal by the impugned judgment awarded a compensation of Rs. 5,00,000/-.;


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