THE ETIKOPPAKA CO-OPERATIVE AGRICULTURE Vs. AKULA SOORAMMA AND ANOTHER
LAWS(APH)-1969-3-12
HIGH COURT OF ANDHRA PRADESH
Decided on March 06,1969

The Etikoppaka Co-Operative Agriculture Appellant
VERSUS
Akula Sooramma And Another Respondents


Referred Judgements :-

GENERAL MANAGER B E S T UNDERTAKING BOMBAY VS. AGNES [REFERRED TO]


JUDGEMENT

OBUL REDDI,J. - (1.)This appeal is directed by the Etikoppaka Co-operative Agriculture and Industrial Society Limited against the order of the commissioner for workmen's compensation Govt. of Andhra Pradesh dated 6.9.1967 in W.C. case No. 474 of 1965 allowing the claim of the Widow of the deceased workmen by name Akula Venkayya of the Sugar Factory belonging to the appellant.
(2.)Mr. Venkatapathi Raju the learned counsel appearing for the appellant, contended that the death of the workman was not the result of an accident in the course of his employment and that the applicant has failed to establish that her husband died of snake-bite while returning home from duty and that the commissioner (lower authority) had failed to afford sufficient opportunity to the appellant to file a written statement as prescribed under the Rules and resist the claim put forward by the respondent.
(3.)To appreciate the contentions of the learned counsel, it may be necessary to state the relevant facts.
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