SWAPAN KUMAR ROY @ ARUP KUMAR ROY Vs. ANOWAR HUSSAIN S/O LATE AHMED HUSSAIN
LAWS(GAU)-2018-9-118
HIGH COURT OF GAUHATI
Decided on September 18,2018

Swapan Kumar Roy @ Arup Kumar Roy Appellant
VERSUS
Anowar Hussain S/O Late Ahmed Hussain Respondents

JUDGEMENT

Rumi Kumari Phukan, J. - (1.) Heard learned counsel for the appellant Mr. A R Agarwala. Also heard Mr. G B Saikia, learned counsel for the respondent No. 2.
(2.) Present appeal has been preferred by the claimant against the award passed by the learned Member, Motor Accident Claims Tribunal, Dhubri dated 09.01.2014 in MAC Case No. 160/2007.
(3.) Brief facts that can be re-capitulated is that on 02.12.2006 while the claimant/(appellant herein) boarded in a bus bearing Registration No. AS-01-G/7324 at Bagribari towards Cooch-behar, suddenly the vehicle met with an accident and capsized by the side of the road due to rash and negligent driving of the driver. The claimant sustained severe injuries of his person on left elbow and left wrist with gross loss of muscle and extensive damage of his left joint. Soon after the accident, he was taken to Dhubri Civil Hospital and continued his treatment thereafter.;


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