EQUITABLE COAL CO LTD Vs. KASHIA MAHATIN
LAWS(CAL)-1951-6-30
HIGH COURT OF CALCUTTA
Decided on June 08,1951

EQUITABLE COAL CO.LTD. Appellant
VERSUS
KASHIA MAHATIN Respondents

JUDGEMENT

Harries, C.J. - (1.)This is a petition for revision of an order of the Commissioner for Workmen's Compensation, West Bengal, refusing the prayer for a refund of a sum of Rs. 540 which had been deposited in the Court of the Commissioner for Workmen's Compensation.
(2.)On 8-9-1948 the Workman fractured his leg as a result of an accident arising out of and in the course of his employment and for the period from 16-9-1948 to 21-4-1950 he was paid a regular half monthly sum based on his average monthly wages as compensation. On 21-4-1950 the workman unfortunately died and it was conceded that his death was due to the accident which arose out of and in the course of the employment.
(3.)The employers deposited in the Court of the Commissioner a sum of Rs. 1800 which was the amount payable on the death of a workman earning wages between its. 50 and its. 60 a month, as this workman was earning.


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