BHARATI AXA GENERAL INSURANCE COMPANY LTD Vs. LONI BORAH
LAWS(GAU)-2018-8-24
HIGH COURT OF GAUHATI
Decided on August 07,2018

Bharati Axa General Insurance Company Ltd Appellant
VERSUS
Loni Borah Respondents

JUDGEMENT

Rumi Kumari Phukan, J. - (1.) Heard Mr. R. Goswami, learned counsel for the appellant. Also heard Mr. S. K. Goswami, learned counsel for the respondents.
(2.) The appeal has been preferred basically challenging the award dated 23.02.2015 so passed by the Ld. Member MACT No. 2, Kamrup in MAC Case No. 171/2012 on the ground of having no permit on the part of the offending vehicle and also wrong calculation of the award on different heads by the Tribunal.
(3.) Briefly stated that the claim petition was preferred by the 4 (four) claimants u/s 166 of MV Act 1988, seeking compensation for the death of Bitupan Borah @ Bitopan who is the husband of the petitioner No. 1 Loni Borah and others claimants are parents and minor children of the deceased.;


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