NATIONAL INSURANCE CO LTD Vs. DIPTI SARMAH AND ORS
LAWS(GAU)-2018-8-104
HIGH COURT OF GAUHATI
Decided on August 28,2018

NATIONAL INSURANCE CO LTD Appellant
VERSUS
Dipti Sarmah And Ors Respondents

JUDGEMENT

Rumi Kumari Phukan, J. - (1.) Heard Mr. R.D. Mazumdar, the learned counsel appearing for the appellant as well as Mr. S.P. Choudhury, the learned counsel appearing on behalf of the respondents.
(2.) At the time of initiating of the arguments, the learned counsel for both the parties drawn the attention of the Court that award has been granted treating the offending vehicle No. AS-04 D/7472, whereas, the entire documents pertaining to the LCR including the written statement of the owner of the vehicle indicates that the offending vehicle was AS-03 D/7472. It was also admitted by the Insurance Company that the vehicle No. AS-04 D/7472 was insured that their Company but not vehicle No. AS-03 D/7472. But the award has been passed directing the Insurance Company to indemnifying the compensation in respect of the AS-04 D/7472.
(3.) It is admitted by the owner of the vehicle that number of vehicle involved in the accident is AS-03 D/7472. It is also noted that there was correction above the number of the vehicle in claim petition, issues framed by the learned Tribunal and the petition U/s 140 (2) MV Act, 1988 as well as the farm 54.;


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