NEW INDIA ASSURANCE CO LTD Vs. MASHA ALI AND ANR
LAWS(GAU)-2018-9-126
HIGH COURT OF GAUHATI
Decided on September 25,2018

NEW INDIA ASSURANCE CO LTD Appellant
VERSUS
Masha Ali And Anr Respondents

JUDGEMENT

Rumi Kumari Phukan, J. - (1.) Heard Mr. R.K. Bhatra, learned counsel appearing for the appellant New India Assurance Co. Ltd. None appears for the respondent/claimant. As the matter is of old pending one, so the same is taken up for hearing.
(2.) The present appeal has been directed against the judgment and order dated 08.06.2007, passed by the learned Commissioner, Workmen's Compensation (W.C.) at Golaghat, in the W.C. Case No.35/2003.
(3.) Briefly stated, the case of the claimant is that on 30.04.2003, at about 1:30 P.M., while the claimant/respondent was driving the truck No.AS-01-C-7706, towards Jorhat side, on the way another vehicle No.AS-06-6757 (bus) dashed against the said vehicle with great force as a result of which both the vehicle got damaged. The claimant and the handyman of the truck sustained serious injuries on their person i.e. head, leg, chest, etc., for which they took treatment at different hospitals at Jorhat, Nagaon and GNRC, Guwahati. A police case was also registered in connection with the accident.;


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