AREA MANAGER/SUB AREA MANAGER Vs. ANUSUYA NARSAYYA SIRSILLA
LAWS(BOM)-2020-3-498
HIGH COURT OF BOMBAY
Decided on March 06,2020

Area Manager/Sub Area Manager Appellant
VERSUS
Anusuya Narsayya Sirsilla Respondents

JUDGEMENT

Vinay Joshi - (1.) Heard the learned counsel for appellant at the stage of admission. None for respondents despite service.
(2.) Appellant/employer has called in question legality and correctness of the judgment and order rendered by the Commissioner under the Employee's Compensation Act, 1923 (for short 'the Act of 1923') in Case No. WCA NO. 9/2015 holding respondents' entitlement for compensation under the Act of 1923.
(3.) The respondents filed application before the Commissioner under Section 22 of the Act of 1923 for grant of compensation of Rs. 6,52,280/-. After recording evidence, the Commissioner concluded that death of Narsayya Sirsilla (workman) was caused by accident arising out of and in the course of his employment and accordingly granted compensation with interest. Appellant/employer filed this appeal under Section 30 of the Act of 1923 challenging the order passed by the Commissioner.;


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