ORIENTAL INSURANCE CO LTD Vs. MD TAIBUR RAHMAN AND ANR
LAWS(GAU)-2018-7-120
HIGH COURT OF GAUHATI
Decided on July 12,2018

ORIENTAL INSURANCE CO LTD Appellant
VERSUS
Md Taibur Rahman And Anr Respondents

JUDGEMENT

Kalyan Rai Surana, J. - (1.) Heard Mr. S.K. Goswami, learned counsel for the appellant. Also heard Mr. S. Ali, learned counsel for the respondent No.2, who is the owner of the offending vehicle.
(2.) By this appeal under section 30 of the Workmen's Compensation Act, the Page No.# 2/6 appellant has challenged the judgment and order dated 16.08.2007 passed by the learned Commissioner, Workmen's Compensation, Nagaon in NWC Case No.24/2005.
(3.) The case projected by the respondent No.1/ claimant is that while driving the vehicle bearing registration No.AS-02/3855 owned by the respondent No.2 herein, on 09.01.2005 at about 3:15 p.m., the said vehicle met with an accident at Rangaloo under Nagaon P.S. As a result of the accident, the respondent No.1 suffered grievous injuries. The said accident was registered under Nagaon P.S. Case No.30/2005 under section 279/337/338 IPC. Claiming to have suffered permanent disability, the respondent No.1 had filed a claim petition before the learned Commissioner, Workmen's Compensation, Nagaon, and claimed compensation of Rs.5,00,00/- (Rupees Five lakh only).;


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