ABHIJIT GOGOI Vs. ORIENTAL INSURANCE CO LTD AND 2 ORS
LAWS(GAU)-2018-7-97
HIGH COURT OF GAUHATI
Decided on July 27,2018

Abhijit Gogoi Appellant
VERSUS
Oriental Insurance Co Ltd And 2 Ors Respondents

JUDGEMENT

Alfaz Ali, J. - (1.) Heard Mr. B. Baruah, leaned counsel for the appellant and Mr. S. Dutta, learned counsel for the Respondent.
(2.) This appeal is by the claimant against the judgment and award dated 28.09.2012 passed by the MACT, Tinsukia in MAC Case No. 93/2013.
(3.) The claimant Abhijit Gogoi sustained injury in a motor vehicle accident on 12.11.2012, involving vehicle bearing registration No. AS-23-AC-C/8228, owned by the respondent No. 2 and insured with the respondent No. 1, Oriental Insurance Company Limited. The claimant approach the Tribunal seeking compensation for the injury sustained due to the accident. However, the learned Tribunal dismissed the claim petition by the impugned judgment and award.;


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