NEW INDIA ASSURANCE COMPANY LTD. Vs. HOMEN CH. ROY AND ORS.
LAWS(GAU)-2018-1-173
HIGH COURT OF GAUHATI
Decided on January 31,2018

NEW INDIA ASSURANCE COMPANY LTD. Appellant
VERSUS
Homen Ch. Roy And Ors. Respondents

JUDGEMENT

KALYAN RAI SURANA,J. - (1.) Heard Mr. R. Goswami, the learned counsel for the appellant. None appears on call for the respondents. Although the names of the counsels are reflected in the cause-list.
(2.) This appeal under Section 30 of the Workmen's Compensation Act, 1923, has been filed against the judgment and award dated 29.11.2011 passed by the learned Commissioner, Employees Compensation, Abhayapuri, Bongaigaon, in WC Case No.147/2010 by which compensation of Rs. 5,03,808/- was awarded in favour of the respondent No.1.
(3.) The appeal was admitted for hearing by the order dated 21.02.2012 on the following substantial question of law: "Whether the learned Commissioner, Workmen's Compensation is justified in assessing the loss of earning capacity of the claimant/respondent No.1 as 100%, in absence of any certificate in that regard from a registered medical practitioner?;


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