BIREN AGARWALLA S/O LATE BONSHIDHAR AGARWALA Vs. STATE OF ASSAM AND 6 ORS
LAWS(GAU)-2018-6-95
HIGH COURT OF GAUHATI
Decided on June 14,2018

Biren Agarwalla S/O Late Bonshidhar Agarwala Appellant
VERSUS
State Of Assam And 6 Ors Respondents

JUDGEMENT

Mir Alfaz Ali, J. - (1.) Heard Mr. S. Chetia, learned counsel for the appellant and Ms. K. Phukan, learned State Counsel for the respondent.
(2.) This appeal is by the claimant against the judgment and award dated 14-12-2012 passed by the MACT(FTC), Dibrugarh in MAC Case No. 31/2008.
(3.) One Biren Agarwala sustained injury in a motor vehicle accident on 14-01-2007, involving the vehicle bearing registration no. AS-01-K/0029, owned by the respondent No. 3. Having sustained injury, the claimant filed a claim petition praying for compensation before the tribunal and the learned tribunal by the impugned judgment, awarded a compensation of Rs. 39,460/-, which comprised of Rs. 29,460/- towards medical expenses, Rs. 5,000/- towards conveyance etc and Rs. 5,000/- towards pain and agony.;


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