UNION OF INDIA REP BY EXECUTIVE ENGINER Vs. KAMRUL HAQUE LASKAR
LAWS(GAU)-2018-1-101
HIGH COURT OF GAUHATI
Decided on January 02,2018

Union Of India Rep By Executive Enginer Appellant
VERSUS
Kamrul Haque Laskar Respondents

JUDGEMENT

Kalyan Rai Surana, J. - (1.) Heard Mr. S. K. Medhi learned counsel for the appellant. None appears on call for the respondent although notice is duly served.
(2.) This appeal under section 30 of the Workmen's Compensation Act, is directed against the judgment and award dated 04.02.2008 passed by the learned Commissioner, Workmen's Compensation, Silchar in W.C. Case No. 74/2007.
(3.) This appeal was admitted for hearing on the following substantial question of law by order dated 12.05.2010:- 1. Whether the learned Commissioner is justified in taking the loss of earning capacity of the workman at 100% on the basis of the disability certificate issued by the authority of Silchar Medical College and Hospital without there being any assessment of such loss of earning capacity by a registered Medical Practitioner as required under Section 4(1)(c)(ii) of the Workmen's Compensation Act, 1923? 2. Whether the interest payable under Section 4A(3)(b) of the Workmen's Compensation Act, 1923 is awardable from the date of adjudication or from the date of accident?;


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