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K. Premarajan vs Union Of India Represented By on 4 February, 2009

Kerala High Court
K. Premarajan vs Union Of India Represented By on 4 February, 2009
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

MFA.No. 170 of 2005()


1. K. PREMARAJAN, S/O. K. SWAMINATHAN,
                      ...  Petitioner

                        Vs



1. UNION OF INDIA REPRESENTED BY
                       ...       Respondent

2. RAILWAY CLAIMS TRIBUNAL

                For Petitioner  :SRI.P.MURALEEDHARAN

                For Respondent  :SRI.JAMES KURIAN, SC, RAILWAYS

The Hon'ble MR. Justice C.N.RAMACHANDRAN NAIR
The Hon'ble MR. Justice C.K.ABDUL REHIM

 Dated :04/02/2009

 O R D E R
       C.N.RAMACHANDRAN NAIR & C.K. ABDUL REHIM JJ.
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                          M.F.A. No. 170 OF 2005
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               Dated this the 4th day of February, 2009

                                 JUDGMENT

RAMACHANDRAN NAIR,J

Heard counsel for the appellant and Standing Counsel

appearing for the Railways. On going through the award and after

hearing parties, we feel award is quite reasonable and compensation

is granted in terms of the rates provided under the Railways

Accidents (Compensation) Amendment Rules, 1997. Appeal is

consequently dismissed.

C.N.RAMACHANDRAN NAIR, JUDGE

C.K. ABDUL REHIM, JUDGE

ttb

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