SRI NIL KAMAL PAUL Vs. ALI AKBAR AND ANOTHER
LAWS(GAU)-2018-2-154
HIGH COURT OF GAUHATI
Decided on February 10,2018

Sri Nil Kamal Paul Appellant
VERSUS
Ali Akbar And Another Respondents

JUDGEMENT

PRASANTA KUMAR DEKA,J. - (1.) On call the claimant, Sri Nil Kamal Paul is present alongwith his counsel, Mr. A.R. Agarwala. The matter is settled with an enhanced amount of Rs. 1,54,000.00 (Rupees one lakh fifty four thousand) only. The said settlement is done in presence of Mr. C. Das, the Chief Regional Manager, National Insurance Company. The earlier awarded amount by the Tribunal as per record it is seen was satisfied by the Insurance Company. The enhanced amount of Rs. 1,54,000.00 shall be deposited within a period of 1 (one) month from the date of receipt of the certified copy of this order and the said deposit shall be made in the Registry of this court wherein on proper satisfaction with respect to the identity of the claimant the Registry shall disburse the same. Appeal disposed off.;


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