INDRA KAUR Vs. ROYAL SUNDRAM ALLIANCE INS.CO.LTD.
LAWS(SC)-2016-1-90
SUPREME COURT OF INDIA
Decided on January 22,2016

Indra Kaur Appellant
VERSUS
Royal Sundram Alliance Ins.Co.Ltd. Respondents

JUDGEMENT

- (1.) Leave granted.
(2.) The appellants are the legal representatives of late Pratap Singh. He was a driver employed by respondent No.2-Devendra Singh. During the course of employment, Pratap Singh met with an accident and died. The appellants approached the Workmen's Compensation Commissioner and by Award dated 26.05.2008, an amount of Rs.4,03,320/- as compensation with interest @ 12% p.a. on the compensation from 12.11.2005 was awarded.
(3.) The first respondent-Insurance Company challenged the same before the High Court. The High Court set aside the Award passed by the Commissioner on the ground that there was no evidence before the Commissioner that late Pratap Singh was employed by Devendra Singh, respondent No.2. On the contrary, available evidence showed that Pratap Singh was the partner of Devendra Singh.;


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