DIVISIONAL MANAGER, ORIENTAL INSURANCE CO. L TD. Vs. GAYBREANATH KHONGWIR
LAWS(MEGH)-2013-11-6
HIGH COURT OF MEGHALAYA
Decided on November 04,2013

Divisional Manager, Oriental Insurance Co. L Td. Appellant
VERSUS
Gaybreanath Khongwir Respondents

JUDGEMENT

- (1.) Heard Mr. I Ahmed, learned counsel appearing for the appellant and also Mr. L R Das, assisted by Miss M Chakraborty, learned counsels appearing for the respondents-claimant.
(2.) This appeal is directed against the Judgment and Order dated 21/12/2011 passed in MAC. CASE. NO. 23 of 2007 wherein and where-under, the learned Tribunal had awarded the compensation of Rs. 8,00,000/- lakhs which is to be paid by the appellant-company i.e. Oriental Insurance Co. Ltd. Shillong-1. This appeal is taking up along with the cross-objection.
(3.) This Court passed an Order dated 21/3/2013 allowing the respondent-claimant to raise by way of cross-objection the claim in respect of payment of interest on the award as well as the claim to make enhanced compensation on the basis of documents which are said to have been proved in accordance with Law in the appeal preferred by the Oriental Insurance Company.;


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