ANU BISWAS Vs. OWNER
LAWS(GAU)-2018-1-36
HIGH COURT OF GAUHATI
Decided on January 12,2018

ANU BISWAS Appellant
VERSUS
Owner Respondents

JUDGEMENT

Arup Kumar Goswami, J. - (1.) Heard Mr. K.U. Ahmed, learned counsel for the appellants. Also heard S.U. Ahmed, learned counsel, appearing for the respondent No.1.
(2.) This is an appeal under Section 30 of the Employee's Compensation Act, 1923 against the judgment & order dated 05.01.2013 passed by the Commissioner, Employee's Compensation, Ulubari, Guwahati in W.C. Case No.87/2007.
(3.) By an order dated 28.03.2016, this appeal was admitted, without, however, framing any substantial question of law.;


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