GAJI RAHMAN Vs. THE DIVISIONAL MANAGER AND 2 ORS
LAWS(GAU)-2018-5-167
HIGH COURT OF GAUHATI
Decided on May 11,2018

Gaji Rahman Appellant
VERSUS
The Divisional Manager And 2 Ors Respondents

JUDGEMENT

MIR ALFAZ ALI, J. - (1.) Heard Mr. H. Das, learned counsel for the appellant and Mr. B.J. Mukherjee learned counsel for the respondent.
(2.) This statutory appeal under section 173 of the MV Act is filed by the claimant against the judgment and award dated 20/12/2012 passed by MACT, Goalpara in MAC Case No. 530/2003 praying for enhancement of the award.
(3.) The claimant Gaji Rahman sustained injury in a motor vehicle accident on 1/6/2000 involving the vehicle bearing registration No. AS-18/2706, owned by the respondent No. 2 and insured with the respondent No. 1. The claimant filed an application praying for compensation and the learned tribunal by the impugned judgment and awarded an amount of Rs. 15,425/- as compensation which consisted of Rs. 425/- as special damage towards medical expenses and Rs. 10,000/- as non-pecuniary damage for pain and sufferings.;


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