HARUMAI SINGH Vs. R M, ORIENTAL INSURANCE CO LTD AND 2 ORS
LAWS(GAU)-2018-6-96
HIGH COURT OF GAUHATI
Decided on June 15,2018

Harumai Singh Appellant
VERSUS
R M, Oriental Insurance Co Ltd And 2 Ors Respondents

JUDGEMENT

Mir Alfaz Ali, J. - (1.) Heard Mr. P. Mahanta, leaned counsel for the appellant and Ms. L. Sarma, learned counsel for the Respondent/Insurance Company.
(2.) This statutory appeal under Section 173 of the M.V. Act is filed by the claimant against the judgment and award dated 29.01.2014, passed by the MACT, No. 2, Kamrup in MAC Case No. 1291/2010.
(3.) One Wang Kham Ganga Singh, the husband of the clamant died in a motor vehicle accident on 30.04.2010 involving vehicle bearing registration No. AS-01-BC-8636, owned by the respondent No. 2 and insured with the respondent No. 1. The wife of the deceased filed an application before the MACT, Kamrup praying for compensation and the learned Tribunal granted a compensation of Rs. 6,06,039/-, which included Rs. 30,000/- as loss of dependency and medical expenditure of Rs. 5,41,039/-.;


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