SH. LALCHHUANAWMA Vs. STATE OF MIZORAM
LAWS(GAU)-2018-8-157
HIGH COURT OF GAUHATI
Decided on August 23,2018

Sh. Lalchhuanawma Appellant
VERSUS
STATE OF MIZORAM Respondents

JUDGEMENT

NELSON SAILO, J. - (1.) Heard Mr. Zochhuana, learned counsel appearing for the appellant and Mr. Rosangzuala Ralte, learned Govt. Advocate appearing for the State respondents.
(2.) This is an appeal against the Judgment and Award dated 12.04.2018, passed by the Commissioner, Employees Compensation, Aizawl in W.C. No.15/2016, dismissing the claim of the appellant.
(3.) The appeal was admitted on 13.6.2018 and the following substantial questions of law was formulated:- "1. Whether an "Employee" who is covered by the Employee's Compensation Act, 1923 and who suffered Permanent disablement due to the injuries sustained by him in the course of his employment can be denied compensation under the Act because his medical bills for the treatments of the injuries suffered by him have been paid for and because he has been engaged in another employment subsequent to the accident? 2. Whether an "Employee" within the meaning of the Employee's Compensation Act, 1923 who sustained Permanent disablement due to the injuries sustained by him in the course of his employment can be denied compensation for reasons besides the exemptions provided under the Act." ;


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