UNITED INDIA INSURANCE COMPANY LTD Vs. MD RAHIM ALI SON OF MD ABDUL JALIL
LAWS(GAU)-2018-11-63
HIGH COURT OF GAUHATI
Decided on November 19,2018

UNITED INDIA INSURANCE COMPANY LTD Appellant
VERSUS
Md Rahim Ali Son Of Md Abdul Jalil Respondents

JUDGEMENT

Rumi Kumari Phukan, J. - (1.) Heard Mr. S S Sharma, learned counsel for the appellant. None appears for the respondents.
(2.) Briefly stated the facts it can be re-capitulated to that one Rohim Ali (respondent No. 1 herein) preferred the claim for compensation before the learned Commissioner of Workmen, praying for the compensation, on account of injuries sustained by him in motor vehicle accident. The claimant was employed as a cleaner in the vehicle under Registration No. AS-02 A/2454 (709) mini bus under the ownership of Sri Bimal Saha/(respondent No. 2 herein). On the fateful day as on 13/6/2002, when he was proceeding in the said mini bus towards the Nagaon side from Lanka side as a cleaner the vehicle met with an accident at Doboka town PWD road at around 1 pm, as a result of which he sustained grievous injury on his person including fracture on right knee joint and over the chest. After the accident, he was taken for medical treatment.
(3.) He preferred the claim petition impleading the owner and insurer of the vehicle, praying for compensation. As per provision of the Workmen's Compensation Act 1923.;


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