I SATYANARAYANA MANAGER BHUVANESHWARI RICE MILL PANPADIGUDA Vs. MANNAVA PULLAYYA
LAWS(APH)-1963-11-22
HIGH COURT OF ANDHRA PRADESH
Decided on November 27,1963

I.SATYANARAYANA, MANAGER, BHUVANESHWARI RICE MILL, PANPADIGUDA Appellant
VERSUS
MANNAVA PULLAYYA Respondents

JUDGEMENT

Satyanarayana Raju, J. - (1.) This is an appeal from the judgment of our learned brother Sanjeeva Row Nayudu J., which confirmed an order of the Commissioner for Workmens Compensation.
(2.) The facts which have given rise to this appeal are these : One Nagendram was worker in a rice mill belonging to the appellant. He met with an accident on the 7/03/1959 while he was returning from the railway station after unloading the rice bags. As he was pulling the cart along the public road, a lorry dashed against him and he died on the spot. The father of the deceased preferred a claim for compensation under the Workmens Compensation Act (8 of 1923) for a sum of Rs. 3,000. The Commissioner held that the workman died as a result of an accident while he was employed and that he was entitled to a sum of Rs. 1,350.
(3.) This award of compensation was confirmed on appeal by our learned brother.;


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