ORIENTAL INSURANCE CO. LTD. Vs. MD. NOBI HUSSAIN AND ANR.
LAWS(GAU)-2018-4-97
HIGH COURT OF GAUHATI
Decided on April 04,2018

ORIENTAL INSURANCE CO. LTD. Appellant
VERSUS
Md. Nobi Hussain And Anr. Respondents

JUDGEMENT

KALYAN RAI SURANA,J. - (1.) Heard Mr. Siddhant Dutta, the learned counsel for the appellant. None appears on call for the respondents No. 1 and 2 although notices were duly served on them in substituted manner. Hence, the appeal has proceeded ex-parte against the respondents.
(2.) This appeal under Section 30 of the Workmen's Compensation Act, 1923 has been filed against the judgment and award dated 06.02.2009, passed by the learned Commissioner, Workmen's Compensation, Nagaon in N.W.C. Case No. 15/2007, by which a compensation of Rs. 2,13,802/- with the interest at the rate of 12% per annum was awarded in favour of the respondent No. 1.
(3.) This appeal was admitted for hearing by order dated 24.01.2011 on the following substantial questions of law, viz., Whether the judgment is perverse?;


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