NEW INDIA ASSURANCE CO LTD MAHATMA GANDHI ROAD, MUMBAI Vs. SANJIB DEBNATH AND ANR
LAWS(GAU)-2018-8-3
HIGH COURT OF GAUHATI
Decided on August 02,2018

New India Assurance Co Ltd Mahatma Gandhi Road, Mumbai Appellant
VERSUS
Sanjib Debnath And Anr Respondents

JUDGEMENT

Rumi Kumari Phukan, J. - (1.) Heard Mr. K. K. Bhatta, learned counsel for appellant. Also heard Mr. R. L. Yadav and Ms. K. Yadav for the respondents.
(2.) Both the appeals arisen out of the common award dated 26.03.2010 passed in MAC Case No. 135/2002 and MAC Case No. 134/2002, accordingly both the appeals are taken together disposed of by this common order.
(3.) Brief case that can be recapitulated that on 23.09.2011 one Ajit Dey who was a broker of readymade garments boarded in a truck ASU-4039 along with goods and proceeded to Kanduli Market from Hojai and on 24.09.2001 at 01:30 am the said vehicle fell down in a turning resulting injury to the said person and he died. The wife of the said Ajit Dey, Smti. Sumitra Rani Dey preferred the claim petition claiming compensation for on behalf of old age father of the deceased as well as wife and three minor children who are all dependent upon him. The said claim case was registered MAC 134/2002.;


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