ORIENTAL INSURANCE CO LTD Vs. TORU SAIKIA AND ORS
LAWS(GAU)-2018-4-59
HIGH COURT OF GAUHATI
Decided on April 27,2018

ORIENTAL INSURANCE CO LTD Appellant
VERSUS
Toru Saikia And Ors Respondents

JUDGEMENT

Kalyan Rai Surana, J. - (1.) Heard Mr. S. K. Goswami, learned counsel for the appellant. Also heard Mr. K. R. Bora, learned counsel for the respondents No.1 and 2.
(2.) The name of respondent No.3 has been striked out by order dated 12.01.2018. None appears on call for the respondent No.4.
(3.) By this appeal under section 173 of the Motor Vehicles Act, the appellant has challenged the judgment and award dated 14.06.2011 passed by the learned Member, MACT, Kamrup, Guwahati in MAC Case No.731/06, thereby awarding a compensation of Rs.12,29,000/- in favor of the respondent Nos. 1 and 2, to be paid along with the interest at 6% per annum from the date of filing of the claim petition till payment.;


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