RIMA DEKA AND 2 ORS Vs. ORIENTAL INSURANCE CO LTD AND 2 ORS
LAWS(GAU)-2018-6-105
HIGH COURT OF GAUHATI
Decided on June 18,2018

Rima Deka And 2 Ors Appellant
VERSUS
Oriental Insurance Co Ltd And 2 Ors Respondents

JUDGEMENT

Mir Alfaz Ali, J. - (1.) Heard learned counsel for the parties.
(2.) This appeal is by the claimant against the judgment and award dated 29.02.2016 passed by the MACT, No. 3, Kamrup in MAC Case No. 1030/2013.
(3.) The facts of the case in a nutshell are that Bhabesh deka was travelling on a motorcycle as pillion rider from Baihata towards Rangia and the truck bearing registration No. AS-25-A8998 was proceeding ahead of the motorcycle. The driver of the truck suddenly stopped the truck applying break on the middle of the road, and consequently, the motorcycle hit the truck from the rear side. It was stated that the accident occurred due to rash & negligent driving of the truck. Bhabesh Deka sustained injury and died. The legal representatives of the deceased Bhabesh Das filed a claim petition seeking compensation and the learned Tribunal by the impugned judgment dismissed the claim petition.;


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