ORIENTAL INSURANCE CO. LTD. Vs. PRANADHAN DAS AND ANR.
LAWS(GAU)-2018-2-143
HIGH COURT OF GAUHATI
Decided on February 07,2018

ORIENTAL INSURANCE CO. LTD. Appellant
VERSUS
Pranadhan Das And Anr. Respondents

JUDGEMENT

KALYAN RAI SURANA,J. - (1.) Heard Mr. S. Dutta, learned Senior Counsel assisted by Mr. R. Hazarika learned counsel for the appellant. None appears on call for the respondent No.1 although the names of his learned counsels are reflected in the Cause-list. None appears on call for respondent No.2 upon whom notice was duly served in a substituted manner, by publishing the same in one English daily i.e. The Assam Tribune on 23.08.2012. Hence, the appeal is heard ex-parte against the respondents.
(2.) This appeal under section 173 of the Motor Vehicles Act, 1988 is directed against the judgment and award dated 16.12.2008 passed by the learned Member, MACT, Nagaon in MAC No.749/01.
(3.) The respondent No.1 is the claimant in the claim petition before the learned MACT, Nagaon, seeking compensation for injuries sustained by him in connection with the road accident which had taken place on 30.06.2001.;


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