UNITED INDIA INSURANCE COMPANY LTD Vs. JITENDRA SINGH SON OF BIRBACHAN SINGH
LAWS(GAU)-2018-11-64
HIGH COURT OF GAUHATI
Decided on November 19,2018

UNITED INDIA INSURANCE COMPANY LTD Appellant
VERSUS
Jitendra Singh Son Of Birbachan Singh Respondents

JUDGEMENT

Rumi Kumari Phukan, J. - (1.) Heard Mr. S S Sharma, learned counsel for the appellant. None appears for the respondents.
(2.) Present appeal was preferred u/s 30 of the Workmen Compensation Act, 1923 challenging the order dated 14.06.200 passed by learned Commissioner, compensation, in N.W.C Case No. 6/2003 awarding Rs. 1,61,280 in favour of the claimant/(respondent No. 1 herein) with a direction to the appellant/ Insurance Company to reimburse the same to the said claimant.
(3.) Briefly stated the facts, it can be re-capitulated that the claim case was preferred by the claimant/respondent Jitendra Singh before the Commissioner for Workmen Compensation, Nagaon contending that while the claimant in the capacity of handyman cum cleaner travelling on the board of the 407 Mini bus No. AMH 1434 on 18.7.2002 passengers on board from Nagaon towards the Dakhinpat the vehicle met with an accident at 4.30 pm at Sialmari PWD road at Nagaon, resulting grievous injury on his person for which he underwent treatment at Nagaon Civil Hospital.;


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