RAMANI KANTA SARMA Vs. UNION OF INDIA
LAWS(GAU)-2018-1-57
HIGH COURT OF GAUHATI
Decided on January 16,2018

Ramani Kanta Sarma Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

Michael Zothankhuma, J. - (1.) Heard Mr. Sheeladitya, learned counsel for the petitioner. Also heard Mr. S.N. Sarma, learned senior counsel for the respondent Nos. 2 to 4. None appears for the respondent No. 1.
(2.) The petitioner's case in brief is that the petitioner was an employee of the Oil India Limited, who superannuated from service in the year 2014. The petitioner while in service was diagnosed with liver cirrhosis and was advised liver transplantation. The petitioner asked the Oil India Company Limited to accord sanction for his treatment and liver transplant vide letter dated 31.08.2012. The Oil India Company informed the petitioner that 50% of the medical expenses for the liver transplant and treatment would be borne by the Oil India Company and the rest would have to be paid by the petitioner himself. The petitioner accepted the said proposal and accordingly went for the treatment and liver transplant.
(3.) After the liver transplant and treatment was over, the petitioner took the stand that the petitioner was forced to accept the proposal made by the Oil India Company for payment of 50% of the treatment as the life of the petitioner was at stake.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.