NATIONAL INSURANCE COMPANY Vs. MOHAMMAD MUJATABA KHAN
LAWS(APH)-1992-10-35
HIGH COURT OF ANDHRA PRADESH
Decided on October 14,1992

NATIONAL INSURANCE COMPANY LTD. Appellant
VERSUS
MOHD.MUJATABA KHAN Respondents


Referred Judgements :-

GOPAL SINGH V. NILAMANI PRADHAN [REFERRED TO]



Cited Judgements :-

ORIENTAL INSURANCE CO LTD VS. TALLA SHANKAR [LAWS(APH)-1993-10-18] [REFERRED TO]
ORIENTAL INSURANCE CO LTD VS. KONINGI KONDAL [LAWS(APH)-2000-8-65] [REFERRED TO]
ORIENTAL INSURANCE COMPANY LIMITED VS. C BASAPPA [LAWS(APH)-1996-11-56] [REFERRED TO]
NATIONAL INSURANCE CO LTD VS. SAMUTI BAI SMT [LAWS(MPH)-1997-2-1] [REFERRED TO]
ORIENTAL INSURANCE CO LTD VS. T PITCHAIMANI [LAWS(MAD)-1997-12-63] [REFERRED TO]
NEW INDIA ASSURANCE COMPANY LTD VS. GOVIND MUNIPRASAD & 1 ORS [LAWS(GJH)-2016-2-332] [REFERRED]


JUDGEMENT

- (1.)This appeal is filed against the order of the Commissioner for Workmen's Compensation, Ranga Reddy district in W.C. Case No. 36/90.
(2.)The 1st respondent herein who was working as a driver under the 2nd respondent met with an accident on 3-3-89 while he was driving a van bearing No. AHT 5733, on account of which, his right leg was operated twice. The percentage of disability was estimated at 6%. The learned Commissioner awarded compensation of Rs. 64,584/- on the basis that the workman was getting Rs. 1,000/- per month and also granted interest of Rs. 6,780/-.
(3.)In this appeal, filed by the Insurance Company, two contentions have been taken. One is that the pay of the workman was only Rs. 900/- per month and the learned Commissioner was wrong in including the batta payable to the workman at Rs. 20/- per day.
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