UNITED INDIA INSURANCE CO LTD Vs. BEULA DEWRI AND 3 ORS
LAWS(GAU)-2018-6-75
HIGH COURT OF GAUHATI
Decided on June 13,2018

UNITED INDIA INSURANCE CO LTD Appellant
VERSUS
Beula Dewri And 3 Ors Respondents

JUDGEMENT

Kalyan Rai Surana, J. - (1.) Heard Mr. A. J. Saikia, learned counsel appearing for the appellant as well as Mr. S. K. Deori, learned counsel appearing for the respondent No. 1 and 2/claimants.
(2.) Owing to the nature of the grounds taken in the present appeal, this Court is of the view that the appeal can be decided at the admission stage without issuance of notices on the owner and driver, and upon hearing the respondents No. 1 and 2/claimants, who are the affected parties and have entered appearance. The matter has been taken up for hearing with the consent of the learned counsel for the appellants and respondents No. 1 and 2.
(3.) This appeal under Section 173 of the Motor Vehicles Act, 1988, is directed against the judgment and award dated 02.09.2016 passed by the Learned Member, MACT No. 3, Kamrup (Metropolitan), Guwahati in MAC Case No. 1152/2010.;


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