ANUP KHATOWAL Vs. CHOLAMANDALAM M.S. GENERAL INSURANCE. CO. LTD.
LAWS(GAU)-2018-8-132
HIGH COURT OF GAUHATI
Decided on August 06,2018

Anup Khatowal Appellant
VERSUS
Cholamandalam M.S. General Insurance. Co. Ltd. Respondents

JUDGEMENT

KALYAN RAI SURANA,J. - (1.) Heard Mr. A. K. Gupta, learned counsel for the petitioner. Also heard Mr. R. Goswami, learned counsel for the respondent No.1. None appears on call for the respondent No.3.
(2.) It is seen that the name of respondent No.2 has been stuck off in order dated 20.04.2018.
(3.) By this application under Article 227 of the Constitution of India, the petitioner has challenged the order dated 23.09.2016 passed by the learned Additional Member (FTC) No.1, MACT, Tinsukia in MAC Case No. 74/2011.;


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