SECRETARY TO THE GOVERNMENT OF MIZORAM Vs. SUSAN HLYCHHO
LAWS(GAU)-2018-12-86
HIGH COURT OF GAUHATI
Decided on December 01,2018

Secretary To The Government Of Mizoram, Tourism Department Appellant
VERSUS
Susan Hlychho Respondents

JUDGEMENT

MICHAEL ZOTHANKHUMA, J. - (1.) Heard Mr. Rosangzuala Ralte, learned Government Advocate for the appellants as well as Mrs. Dinari T. Azyu, learned counsel for the respondents.
(2.) The appellants have challenged the Judgment and Award dated 15.03.2018 passed by the Commissioner, Employee's Compensation Act, in W.C Case No. 1/2017 by which, compensation amount of Rs. 8,30,922/- along with interest @ 12% per annum from the date of the accident, has been awarded to the respondents due to the death of the husband of the respondent No. 1.
(3.) The appellants' counsel submits that the husband of the respondent No. 1 was appointed and employed as a Cook in the Tourism Department under the Government of Mizoram, on Muster Roll basis. Vide office Order No. 60 of 2015-2016 dated 19.6.15, the deceased was detailed to proceed on official duty to Tuirial Airfield on 20.06.2015 to oversee safety of Departmental buildings and also to clean the compound of the Tourism building in Tuirial Airfield. The deceased went to Tuirial Airfield and did the work assigned to him as per the office Order No. 60 of 2015 - 2016. While coming back to Aizawl from Tuirial Airfield on 20.06.2015 at around 2:00 P.M, the vehicle which was driven by the deceased fell from the side of the road, while overtaking one truck bearing Registration No. MZ-02-9844.;


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