NATIONAL INSURANCE COMPANY LIMITED Vs. MANGLU BARMAN
LAWS(GAU)-2018-1-45
HIGH COURT OF GAUHATI
Decided on January 18,2018

NATIONAL INSURANCE COMPANY LIMITED Appellant
VERSUS
Manglu Barman Respondents

JUDGEMENT

Arup Kumar Goswami, J. - (1.) Heard Ms. R.D. Mozumdar, learned counsel for the appellant. Also heard Mr. M.K. Hussain, learned counsel appearing for the respondent No.2. None appears for the respondent Nos.3 & 4.
(2.) This appeal under Section 30 of the Workmen's Compensation Act, 1923 was filed on 23.11.2011 against the judgment dated 25.07.2011 passed by the Commissioner, Workmen's Compensation, Mangaldai, Assam in Case No.MWC-02/2010.
(3.) By the aforesaid judgment, the claimants, who are parents of Mahanta Kumar Barman, were awarded a sum of Rs. 4,36,320/- (Rupees Four Lakhs Thirty Six Thousand Three Hundred & Twenty Only) to be paid within 30(thirty) days from the date of receipt of the order for disbursement of the claimants. In default, interest @ 12% per annum was directed to be paid on the amount of compensation from the date of the order to the date of deposit.;


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