UNITED INDIA INSURANCE CO LTD HAVING ITS REGD OFFICE Vs. ABDUL JALIL AND 2 ORS S/O LATE QUTUB ALI
LAWS(GAU)-2018-1-53
HIGH COURT OF GAUHATI
Decided on January 05,2018

United India Insurance Co Ltd Having Its Regd Office Appellant
VERSUS
Abdul Jalil And 2 Ors S/O Late Qutub Ali Respondents

JUDGEMENT

Kalyan Rai Surana, J. - (1.) Heard Mr. B.J. Mukherjee learned counsel for the appellant as well as Mr. A.I. Uddin learned counsel for the respondent No.1. Also heard Mr. A. Alamgeer learned counsel for the respondent No.3.
(2.) This is an appeal under section 173 of the Motor Vehicles Act against the judgment and award dated 28.08.2015 passed by the learned Member, MACT, Hojai, at Sankardev Nagar, Nagaon in MAC Case No.35/14.
(3.) With the consent of the learned counsel for both the sides the matter has been taken up for hearing.;


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