NATIONAL INSURANCE COMPANY LIMITED (IMPHAL DIVISION) Vs. OINAM JIBOL SINGH
LAWS(MANIP)-2019-10-24
HIGH COURT OF MANIPUR
Decided on October 16,2019

National Insurance Company Limited (Imphal Division) Appellant
VERSUS
Oinam Jibol Singh Respondents

JUDGEMENT

M.V.MURALIDARAN,J. - (1.) Heard Mr. K. Pradeep, learned counsel appears for the appellant and Ms. RK. Emily, learned appears for the respondents.
(2.) This appeal has been preferred by the appellant insurance company against the order dated 21.06.2011 passed in Claim Case No.4 of 2004 on the file of the Commissioner for Employees Compensation, Manipur, filed by the first respondent under Workmen's Compensation Act, 1923 for the injuries sustained by him during employment.
(3.) The case of the first respondent is that while he was working as driver under the second respondent and was driving the Truck bearing registration No. MN-05 2615, on 3.8.2013 at night near Leimatak bridge, the said truck fell down 150/160 feet on the hill side and the vehicle was badly damaged. Due to the impact, the first respondent sustained grievous injuries, which resulted permanent disablement and loss of employment. Immediately after the accident, the first respondent was admitted to R.I.M.C. Hospital, Imphal, where he had taken treatment as inpatient for 15 days and thereafter, he had taken treatment as out-patient. The second respondent is the owner of the vehicle and employer and the appellant is the insurer of the vehicle. At the time of accident, the Truck was insured with the appellant and being a workman within the meaning of Workmen's Compensation Act, the first respondent has filed the claim petition claiming compensation of Rs.6.00 lakhs.;


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