NATIONAL INSURANCE CO LTD Vs. PUSPA LACHIT AND 7 ORS
LAWS(GAU)-2018-6-106
HIGH COURT OF GAUHATI
Decided on June 18,2018

NATIONAL INSURANCE CO LTD Appellant
VERSUS
Puspa Lachit And 7 Ors Respondents

JUDGEMENT

Mir Alfaz Ali, J. - (1.) Heard Mr. B.K. Purkayastha, learned counsel for the appellant. Also heard Mr. D. Saikia, learned counsel for the respondent Nos. 1, 3, 4 & 5, Mr. B. K. Jain, learned counsel for the respondent No. 6 and Mr. K. Baruah, learned counsel for the respondent No. 8.
(2.) This appeal is by the claimant against the judgment and award dated 18-07-2012 passed by the MACT No. 1, Kamrup, Guwahati in MAC Case No. 2199/2008.
(3.) The brief facts of the case are that one Milanjyoti Lachit was proceeding by riding his motorcycle and when he reached a place near Beer Lachit Borphukan College, the offending vehicle bearing registration No. AS-23/G-1048, which was coming from the opposite direction in a high speed, having lost control, moved to the wrong track and hit the motorcycle of the deceased. As a result of the accident, the victim Milanjyoti Lachit sustained injury and died.;


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