ORIENTAL INSURANCE CO LTD Vs. ABAS ALI AND ORS
LAWS(GAU)-2018-2-126
HIGH COURT OF GAUHATI
Decided on February 13,2018

ORIENTAL INSURANCE CO LTD Appellant
VERSUS
Abas Ali And Ors Respondents

JUDGEMENT

Kalyan Rai Surana, J. - (1.) Heard Mrs. M. Choudhury, the learned counsel for the appellant. None appears on call for the respondents although notice has been duly served. It may be mentioned that the respondent No. 1 is aware of this appeal because pursuant to the interim order passed by this Court, he had appeared before the learned Commissioner, Workmen's Compensation, Guwahati for obtaining release of 50% of the awarded amount.
(2.) In this appeal filed under Section 30 of the Workmen's Compensation Act, 1923, the appellant has challenged the judgment and award dated 01.06.2005 passed by the learned Commissioner, Workmen's Compensation, Kamrup, Guwahati in W.C. Case No. 70/2003.
(3.) This appeal was admitted for hearing by the order dated 11.03.2011 on the following two substantial questions of law: 1. Whether sum of amount paid to a workman to cover any special expenses entail on him by the nature of his employment is included in his wages or not? 2. Whether the age of the claimant respondent can be accepted as 29 years, without proving the same by adducing evidence?;


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