UNITED INDIA INSURANCE CO LTD Vs. MUSSTT ANOWARA KHATUN AND 4 ORS
LAWS(GAU)-2018-9-137
HIGH COURT OF GAUHATI
Decided on September 27,2018

UNITED INDIA INSURANCE CO LTD Appellant
VERSUS
Musstt Anowara Khatun And 4 Ors Respondents

JUDGEMENT

Rumi Kumari Phukan, J. - (1.) Heard Mr. S. Dutta, learned counsel for the appellant. None appears for the respondents despite the name of learned counsel is shown in the cause list.
(2.) The United Insurance Co. Ltd. has preferred the present appeal against the judgment and award passed by the learned Member, MACT, Barpeta, in MAC Case No.311/2010, dated 16.10.2012.
(3.) A claim petition was preferred under Section 166 of the Motor Vehicle Act, by three claimants praying for compensation for the death of Kibrali Hussain @ Kibrahim, who died as a result of a motor vehicle accident that took place at about 11:40 A.M. on 28.01.2010 at Deulkuchi, while the deceased was going in a Auto Rickshwa No.AS-14 A/8637 and the vehicle met with an accident at Deulkuchi under Tamulpur Police Station. As a result of the accident, he sustained serious injuries on his person and subsequently succumbed to his injury on 01.02.2010. At the time of his death, the deceased left behind his wife and two sons and he was the sole earning member of the family. Hence a claim petition was preferred praying for compensation on account of death of said Kibrali Hussain @ Kibrahim, in the motor vehicle accident and the incident occurred due to rush and negligent driving of the vehicle.;


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