DIPANKAR BOSE Vs. THE REGIONAL MANAGER NATIONAL INSURANCE CO. LTD AND ANOTHER
LAWS(GAU)-2018-2-153
HIGH COURT OF GAUHATI
Decided on February 10,2018

Dipankar Bose Appellant
VERSUS
The Regional Manager National Insurance Co. Ltd And Another Respondents

JUDGEMENT

PRASANTA KUMAR DEKA,J. - (1.) On call, the claimant, Sri Dipankar Bose is present alongwith his learned counsel, Mr. AR Agarwala. On behalf of the Insurance Company, Mr. C. Das, the Chief Regional Manager is present and the matter is settled with an enhanced amount of Rs. 1,00,000.00 (Rupees one lakhs) only. The awarded amount of Rs. 3,70,775.00 had already been paid to the claimant and the enhanced amount of Rs. 1,00,000.00 shall be deposited by the Insurance Company within a period of 1 (one) month from the date of receipt of the Certified copy of this order in the Registry of this court. On proper satisfaction with respect to the identity of the claimant, the Registry shall disburse the said amount of Rs. 1,00,000.00 to the claimant. Appeal disposed of.;


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