UNION OF INDIA REPRESENTED BY GENERAL MANAGER Vs. INDIA TRADE CENTER
LAWS(GAU)-2018-9-131
HIGH COURT OF GAUHATI
Decided on September 25,2018

UNION OF INDIA REPRESENTED BY GENERAL MANAGER Appellant
VERSUS
India Trade Center Respondents

JUDGEMENT

Kalyan Rai Surana, J. - (1.) Heard Mr. B. Sarma, learned Standing Counsel for the N.F. Railways, the appellant herein and also heard Mr. H.P. Barman, learned counsel for the respondent.
(2.) By this appeal under section 23 of the Railway Claims Tribunal Act, 1987, the appellant has challenged the judgment and order dated 01.02.2008 passed by the learned Railway Claim Tribunal, Guwahati Bench, Guwahati, in Claim Application No.518/2007, thereby allowing the claim application of the respondent to the extent of Rs.30,511/-, inclusive of compensation of Rs.28,329/- and application fees of Rs.1682/- and Rs.500/- as lump sum counsel fees. The appellant was directed to pay the said amount to the respondent within 2(two) months, failing which the amount would carry interest @ 6% per annum till realization.
(3.) The facts of the case is a short one. The respondent is the claimant in Claim Application No.518/07 and the respondent had filed a claim application for Rs.2,00,000/- as compensation for the loss of the damage of 1145 cement bags weighing 57250 kgs @ Rs.175/- per bag, alleging therein that the loss had occurred due to negligence or misconduct on part of the servants of the appellant.;


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