ICICI LOMBARD GENERAL INSURANCE CO LTD Vs. J LALHLUNA S/O GRISTIHA
LAWS(GAU)-2018-5-55
HIGH COURT OF GAUHATI
Decided on May 03,2018

ICICI LOMBARD GENERAL INSURANCE CO LTD Appellant
VERSUS
J Lalhluna S/O Gristiha Respondents

JUDGEMENT

Michael Zothankhuma, J. - (1.) Heard Mr. Roshan Subedi, learned counsel for the appellant as well as Mr. Lalfakawma, learned counsel for the respondent No. 1/claimant. No one appears for the respondent No. 2.
(2.) This is the second round of litigation in this Court, in respect of MACT Case No. 24/2015.
(3.) The brief facts of the case is that the claimant was injured in a bus accident wherein he suffered spinal injuries. The respondent No. 1 thereafter filed MACT Case No. 24/2015 before the MACT Aizawl, claiming compensation for the injury suffered by him. The MACT Aizawl disposed of MACT Case No. 24/2015 vide Judgment & Award dated 24.02.2017, wherein it awarded compensation amounting to Rs. 3,33,486/- to the respondent No. 1, along with interest at the rate of 9% per annum from the date of filing of the claim petition.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.