KHUDEJA KHATUN AND 4 ORS W/O JAKIR HUSSAIN Vs. BAJAJ ALLIANZ GENERAL INSURANCE COMPANY LIMITED
LAWS(GAU)-2018-6-14
HIGH COURT OF GAUHATI
Decided on June 04,2018

Khudeja Khatun And 4 Ors W/O Jakir Hussain Appellant
VERSUS
BAJAJ ALLIANZ GENERAL INSURANCE COMPANY LIMITED Respondents

JUDGEMENT

Mir Alfaz Ali, J. - (1.) Heard Mr. A.R. Agarwal, leaned counsel for the appellant and Mr. R.C. Paul, learned counsel for the Respondent/Insurance Company.
(2.) This appeal by the claimant is against the judgment and award dated 19.11.2015 passed by the MACT, No. 1, Kamrup, Guwahati in MAC Case No. 620/2010.
(3.) Jakir Hussain, husband of the claimant No. 1 died, in a motor vehicle accident on 23.02.2010, while he was travelling in the vehicle bearing registration No. AS-12-E-2368 as handyman. The vehicle was owned by the respondent No. 2 and insured with the respondent No. 1, Bajaj Allianz General Insurance Co. Ltd. The wife and children of Late Jakir Hussain filed an application praying for compensation and the learned MACT by the impugned award granted a compensation of Rs. 10,94,000/-. Learned Tribunal directed the owner of the vehicle, the respondent No. 2, to satisfy the award.;


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