ORIENTAL INSURANCE CO LTD BY ITS REGIONAL MANGER Vs. DULAL CH DAS AND ANR
LAWS(GAU)-2018-1-102
HIGH COURT OF GAUHATI
Decided on January 02,2018

Oriental Insurance Co Ltd By Its Regional Manger Appellant
VERSUS
Dulal Ch Das And Anr Respondents

JUDGEMENT

Kalyan Rai Surana, J. - (1.) Heard Mr. S. K. Goswami learned counsel for the appellant as well as Mr. B. Chakraborty learned counsel for the respondent.
(2.) By this application under section 30 of the Workmen's Compensation Act, the appellant has challenged the judgment and award dated 12.03.2007 passed by the learned Commissioner, Workmen's Compensation, Dhubri in WC Case No.24/05.
(3.) This appeal was admitted by order dated 28.04.2010 on the following two substantial question of law:- 1. Whether the inclusive of all allowances along with the wages of the claim as calculated by the Commissioner is permissible under the law? 2. Whether the injury sustained by the appellant, the assessment of disability to the extent of 35% is justified under the law?;


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