FULBANU BEGUM Vs. SHAHIR UDDIN AND ANR
LAWS(GAU)-2018-5-94
HIGH COURT OF GAUHATI
Decided on May 21,2018

Fulbanu Begum Appellant
VERSUS
Shahir Uddin And Anr Respondents

JUDGEMENT

Mir Alfaz Ali, J. - (1.) Heard Mr. M Talukdar, learned counsel for the appellant. None appears for the respondents.
(2.) This appeal is by the claimants against the Judgment and Order dated 07.04.2012, passed by the Motor Accident Claims Tribunal, Morigaon, in MAC Case No. 108 /2009, whereby the learned Tribunal granted a compensation of Rs.3, 70,000/-
(3.) One Dildar Hussain (since deceased )died in a motor accident involving vehicle bearing registration No. AS-12/D 7132, owned by respondent No.1 Md. Shahir Uddin and insured with the respondent No.2. The wife and other legal representatives of the deceased filed an application before the Motor Accident Claims Tribunal seeking compensation. The learned Tribunal by the impugned awarded granted a compensation of Rs.3,70,000/- which comprised of Rs.3,60,000/- towards loss of dependency and lumpsum amount of Rs.10,000/- on account of funeral expenses, loss of consortium and loss of estate.;


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