BAJAJ ALLIANCE GENERAL INSURANCE COMPANY LIMITED Vs. BASANTI DAS
LAWS(GAU)-2018-6-43
HIGH COURT OF GAUHATI
Decided on June 07,2018

Bajaj Alliance General Insurance Company Limited Appellant
VERSUS
BASANTI DAS Respondents

JUDGEMENT

Mir Alfaz Ali, J. - (1.) Heard the learned senior counsel, Mr. S. S. Sharma for the Bajaj Alliance General Insurance Co. Ltd. (hereinafter referred to as 'the Insurance Company). Also heard Ms. P. Bhattacharya, learned counsel appearing for the respondent Nos.1-4.
(2.) This Appeal is by the Insurance Company against the judgment and award dated 20.11.2014, passed by the learned Motor Accident Claims Tribunal No.2, Kamrup at Guwahati (in short 'the Tribunal'), in the MAC Case No.570/2013.
(3.) One Rakesh Das, husband of the respondent No.1 and the father of the respondent Nos.2-4, died in a motor vehicle accident on 26.1.2013, involving vehicle bearing registration No.AS-12-J-6680, owned by the respondent No.5 and insured with the appellant Insurance Company. On application made by the legal representatives of the deceased, the learned Tribunal granted a compensation of Rs.13,75,750/-, with interest @6%, from the date of filing of the claim petition.;


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