NEW INDIA ASSURANCE CO. LTD. Vs. ABDUL ALI
LAWS(GAU)-2018-5-230
HIGH COURT OF GAUHATI
Decided on May 28,2018

NEW INDIA ASSURANCE CO. LTD. Appellant
VERSUS
Abdul Ali Respondents

JUDGEMENT

Mir Alfaz Ali, J. - (1.) Heard Mr. G. Jalan, learned counsel for the appellant and Mr. A. R. Agarwala, learned counsel for the cross objector/respondent.
(2.) This appeal is filed by the Insurance Co. against the judgment and award dated 30.10.2008 passed by MACT, Goalpara in MAC Case No. 378/2005.
(3.) One Sri. Abdul Hai sustained injury in a motor vehicle accident on 16/04/2005, involving the vehicle bearing registration No. AS-18/8599, owned by respondent No. 1 and insured with the appellant.;


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