SOFIQ ALI Vs. BAJAJ ALLIANZ GENERAL INSURANCE CO AND 3 ORS,
LAWS(GAU)-2018-7-40
HIGH COURT OF GAUHATI
Decided on July 16,2018

Sofiq Ali Appellant
VERSUS
Bajaj Allianz General Insurance Co And 3 Ors, Respondents

JUDGEMENT

Mir Alfaz Ali, J. - (1.) Heard Mr. A.R.Agarwal, learned counsel for the appellant, Mr. R.C. Paul, learned counsel for the respondent No. 1 and Mr. R.Goswami, learned counsel for the respondent No.3.
(2.) This appeal is by the claimant against the judgment and award dated 29/01/2014 passed by MACT No. 1, Kamrup in MAC Case No. 1892/2010.
(3.) Claimant Sofiq Ali (rickshaw puller) sustained injury in a motor vehicle accident on 09/06/2010. The claimant filed an application before the MACT No. 1, Kamrup praying for compensation and the learned tribunal by the impugned judgment, awarded a compensation of Rs. 1,55,000/-, which consisted of Rs. 34,286/- for medical expenses, Rs. 60,000/- on account of general damages for pain, shock and suffering, Rs. 25,000/- incidental expenses during the period of treatment and Rs. 36,000/- for loss of income for one year.;


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