BAJAJ ALLIANCE GENERAL INSURANCE CO LTD Vs. MANURANJAN NATH AND 2 ORS
LAWS(GAU)-2018-8-74
HIGH COURT OF GAUHATI
Decided on August 16,2018

BAJAJ ALLIANCE GENERAL INSURANCE CO LTD Appellant
VERSUS
Manuranjan Nath And 2 Ors Respondents

JUDGEMENT

Mir Alfaz Ali, J. - (1.) Heard learned Senior counsel Mr. S. S. Sharma for appellant and MR. I. Talukdar for respondent No. 1. Also heard Mr. I. Choudhury for the respondent No. 2.
(2.) Both the appeals having arisen out of same accident involving vehicle No. As-01/Z8776 are taken together for hearing and disposal by this common judgment as a common question is raised in both the appeals.
(3.) The admitted facts which may be relevant in both the appeals are that the vehicle bearing registration No. As-01/Z-8776 owned by the respondent No. 1 and insured with the appellant/Bajaj Alliance General Insurance Company Ltd., met with an accident on 27.3.2008. As a result of the said accident, one Mofijuddin Laskar Borbhuyan died and one Raju Nath, sustained injury. The tribunal granted the compensation of Rs. 1,09,720- to the injured in MAC Case No. 212/2008 and an awarded of Rs. 1,52,000/- in MAC Case No. 163 (N)/2008.;


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