STATE OF MIZORAM Vs. LALZAWNGLIANA
LAWS(GAU)-2018-11-108
HIGH COURT OF GAUHATI
Decided on November 06,2018

STATE OF MIZORAM Appellant
VERSUS
Lalzawngliana Respondents

JUDGEMENT

N Sailo, J. - (1.) Heard Ms. Mary L. Khiangte, the learned counsel for the appellants and Mr. L.H Lianhrima, the learned senior counsel assisted by Ms. H. Lalmalsawmi for the respondent.
(2.) This is an appeal against the Judgment dated 19.06.2013 passed by the learned Senior Civil Judge, Aizawl District, Aizawl in Money Suit No. 37/2009 awarding the respondent a sum of Rs. 6,12,000/- as compensation on account of the death of his son Shri. Lalnunzuala due to electrocution on 17.10.2007 while he was on his way home to Tualte in the District of Champhai. Alongwith the principal amount, the learned Trial Court further awarded a sum of Rs. 1,03,440/- as interest which was calculated at the rate of 6% per annum from the date of filling the suit till the date of judgment. Thus the awarded amount of Rs. 7,15,440/- in all is directed to be paid by the appellants, more particularly the appellant No. 3 within a period of 60 (sixty) days from the date of the order.
(3.) Being highly aggrieved by the judgment, the appellants have preferred the instant appeal.;


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