SUMITRA KAIBORTA Vs. ASSAM POWER DISTRIBUTION COMPANY LIMITED
LAWS(GAU)-2018-5-81
HIGH COURT OF GAUHATI
Decided on May 17,2018

Sumitra Kaiborta Appellant
VERSUS
Assam Power Distribution Company Limited Respondents

JUDGEMENT

Arup Kumar Goswami, J. - (1.) Heard Mrs. N.S. Thakuria, learned counsel for the petitioner. Also heard Mr. N.J. Dutta, learned standing counsel, Assam Power Distribution Company Limited (APDCL), appearing for the respondent Nos.1 to 5 and Mr. A. Chakraborty, learned State counsel, appearing for the respondent Nos.6 & 7.
(2.) The petitioner is the widow of Late Amar Kaibarta, who was a cultivator. The case of the petitioner is that on 21.05.2014 at about 12:30 AM, while her husband was returning home from a Bihu function, he came in contact with a live wire, which was lying in the roadside in front of Buragohai Namghar at Nahira. He was recovered in an unconscious state and was first taken to Rampur Public Health Centre, wherefrom he was referred to Gauhati Medical College & Hospital (GMCH) for treatment but on the way to GMCH, he succumbed to his injuries. Post-mortem examination was conducted on 22.05.2014 and the cause of death was declared as death due to syncope as a result of ventricular fibrillation following anti-mortem electrocution. On the basis of information received, a case being U.D. Case No.24/2014, was registered by the Bijoynagar Police Station.
(3.) At the time of death, the husband of the petitioner left behind the petitioner and 2(two) minor daughters, aged about 7 years and 2 years. The petitioner states that her husband was aged about 33 years at the time of his death and he used to earn about Rs. 1,20,000/- per annum.;


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