NEW INDIA ASSURANCE CO LTD Vs. PRADIP BORO
LAWS(GAU)-2018-11-2
HIGH COURT OF GAUHATI
Decided on November 01,2018

NEW INDIA ASSURANCE CO LTD Appellant
VERSUS
Pradip Boro Respondents

JUDGEMENT

Rumi Kumari Phukan, J. - (1.) Heard Mr. S Dutta, learned senior counsel for the appellant assisted by Mr. D Barbhuyan and Mr. N Choudhury. None appears for the respondents.
(2.) The present appeal has been preferred by the Insurance Company against the judgment and award dated 22.9.2006 in WC Case No. 124/99 passed by the Commissioner, Workmen's Compensation, Kamrup, Guwahati.
(3.) The claim petition was preferred by one Pradip Boro, Dist- Bongaigaon for compensation under Compensation Act on account of death of his son Dilip Boro in a motor vehicle accident arising out of and in the course of his employment under its owner.;


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