M/S ORIENTAL INSURANCE CO. LTD. Vs. KASENG RONGFERPRI AND 2 ORS.
LAWS(GAU)-2018-1-145
HIGH COURT OF GAUHATI
Decided on January 23,2018

M/S Oriental Insurance Co. Ltd. Appellant
VERSUS
Kaseng Rongferpri And 2 Ors. Respondents

JUDGEMENT

KALYAN RAI SURANA,J. - (1.) Heard Mr. A. Ahmed learned counsel appearing for the appellant. None appears on call for the respondents although the names of the counsel are reflected in the Cause-list.
(2.) This appeal under section 173 of the Motor Vehicles Act is directed against the judgment and award dated 19.02.2010 passed by the learned Member, MACT, Sankardev Nagar, Hojai in MAC Case No.455/2007.
(3.) The brief facts of the case is that on 17.10.2005, while Kasengh Rongferpi, daughter of the respondent No.1/ claimant was travelling by bus bearing registration No.AS-09-4743 at about 6:30 a.m., when the bus reached Picila village, a large number of extremists restrained the said bus, taking the key of the bus from the driver. The extremists killed most of the passengers by guns, daggers and other weapons. As a result, the daughter of the claimant was also killed. Accordingly, Kheroni P.S. Case No.49/05 under section 147/148/149/346/302 IPC was registered. The respondent/claimant made a claim of Rs. 8,94,000/- (Rupees Eight lakh ninety four thousand only).;


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