ORIENTAL INSURANCE CO.LTD Vs. RABIUL ISLAM
LAWS(GAU)-2018-8-160
HIGH COURT OF GAUHATI
Decided on August 29,2018

ORIENTAL INSURANCE CO.LTD Appellant
VERSUS
Rabiul Islam Respondents

JUDGEMENT

RUMI KUMARI PHUKAN,J. - (1.) Heard learned counsel for the appellant Mr. M. More. Also heard learned counsel for the respondents Mr. A R Agarwala.
(2.) The appeal has been preferred against the judgment and award so passed passed by the learned Member Motor Accident Claims Tribunal, Dhubri in MAC Case No. 107/2002.
(3.) Brief facts of this case is that on 09.05.2001 at about 4 PM while one Rabiul Islam and others were travelling in a Jeep bearing registration No. WMA-7875 from Jaleswar to Lakhipur and on the way at Falimari the said vehicle met with an accident and as a result of which Rabiul Islam sustained grievous injury on his person. After the said accident, the claim petition was preferred by the injured Rabiul Islam claiming compensation for the injury he sustained in the said accident. The police case was also filed on the same incident as against the said vehicle.;


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