NEW INDIA ASSURANCE CO LTD Vs. SUBODH DHAR AND 3 ORS
LAWS(GAU)-2018-6-33
HIGH COURT OF GAUHATI
Decided on June 06,2018

NEW INDIA ASSURANCE CO LTD Appellant
VERSUS
Subodh Dhar And 3 Ors Respondents

JUDGEMENT

Mir Alfaz Ali, J. - (1.) Heard Mr. K.K. Bhatta, learned counsel for the appellant and Mr. R.L. Yadav for the respondent Nos. 1 & 2.
(2.) This appeal is by the Insurance Co., against the judgment and award dated 14-09- 2012 passed by MACT, Sankardev Nagar, Hojai, in MAC Case No. 109/2009.
(3.) The brief facts of the case are that the claimant Subodh Dhar was proceeding from Nagaon to Hojai on 06-07-2007, by driving an Alto car. The offending vehicle bearing registration No. NL-01-A/5053, which was coming from the opposite direction, hit the car driven by the claimant from front side at a place near Sideswar mandir. It was also stated in the claim petition, that the accident occurred due to rash and negligent driving of the offending vehicle by its driver. As a result of the accident, the claimant Subodh Dhar sustained grievous injuries and he filed an application for compensation before the MACT at Hojai. Learned tribunal by the impugned judgment, awarded a compensation of Rs. 3,90,000/- with interest @ 8% in favour of the claimant.;


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