UTPAL DAS Vs. DIVISIONAL MANAGER NATIONAL INSURANCE COMPANY LIMITED AND 2 ORS
LAWS(GAU)-2018-7-100
HIGH COURT OF GAUHATI
Decided on July 30,2018

UTPAL DAS Appellant
VERSUS
Divisional Manager National Insurance Company Limited And 2 Ors Respondents

JUDGEMENT

Kalyan Rai Surana, J. - (1.) Heard Mr. K. Sarma, the learned advocate for the appellant as well as Ms. S. Roy, the learned advocate for the respondents No.1 and Mr. M. Khan, the learned advocate for the respondent No.2.
(2.) By this appeal under Section 30 of the Workmen's Compensation Act, 1923, the appellant, who is the owner of the offending vehicle cum employer of the predecessor-ininterest of the respondents No.2 and 3, has challenged the judgment and award dated 23.12.2014, passed by the learned Commissioner, Workmen's Compensation, Bongaigaon (now Employee's Compensation, Bongaigaon), in W.C. Case No. 85/2012.
(3.) This appeal was admitted for hearing by order dated 21.06.2016, on the following substantial question of law:- "Whether the finding of the learned Employees Compensation, Commissioner that the workman was not on duty at the time of the accident is perverse?";


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