SALETUL BEWA Vs. RANU DAS
LAWS(GAU)-2018-5-231
HIGH COURT OF GAUHATI
Decided on May 09,2018

Saletul Bewa Appellant
VERSUS
Ranu Das Respondents

JUDGEMENT

MIR ALFAZ ALI,J. - (1.) Heard learned Mr. A.R. Agarwal, learned counsel for the appellant and Mr. R.K. Batra, learned counsel for the respondent/Insurance Company.
(2.) Unsatisfied with the award made by the learned MACT, Dhubri in MAC case No. 235/2006, the claimant has preferred the instant appeal seeking enhancement of the compensation.
(3.) One Zakir Hussain (since deceased) died in a motor vehicle accident on 24.04.2006 involving vehicles bearing registration No. AS-25-C/0329 and AS-18- A/1418. The legal representative of the deceased approached the learned MACT, Dhubri seeking compensation and the learned Tribunal by the impugned judgment, awarded Rs. 4,68,500/- which comprised of Rs. 4,59,000/- towards loss of dependency, Rs. 2000/- towards funeral expenses, Rs. 5000/- towards loss of consortium and Rs. 2500/- towards loss of estate.;


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