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Upper Doab Sugar Mills. Ltd. Vs. Daulat Ram - Court Judgment

LegalCrystal Citation
SubjectLabour and Industrial
CourtAllahabad
Decided On
Reported inAIR1936All493; 163Ind.Cas.644
AppellantUpper Doab Sugar Mills. Ltd.
RespondentDaulat Ram
Excerpt:
..... on the assumption therefore that daulat ram has lost the thumb as 'well as all the fingers of the right hand the percentage has been correctly assessed by the court below. i have myself examined the injured hand and am satisfied that the civil surgeon's report is absolutely correct in its conclusions regarding the loss of the use of the right hand. hand he has not been incapacitated from undertaking any other employment and in that other employment the rest of the hand, namely the thumb and the other two fingers, might well be utilised. this seems to be apparent also from schedule 1 as well. at the same time it may well be that the court below intended to find that there was a permanent loss of the use of the thumb and all the fingers for all practical purposes and in that event the..........as a blacksmith in the factory of the sugar mills and he lost the index and middle fingers of his right hand in an accident on 14th october 1934. the compensation was awarded by the commissioner of labour under section 4 of the act.2. it was agreed between the parties that rs. 45 were the emoluments of daulat ram fitter including all perquisites and it is clear that rs. 1,890 would be the correct figure under schedule 4 in the case of permanent total disablement. the percentage has now got to be worked out under the provisions of schedule 1 as this is a case of permanent partial disablement. the case for the mills is that as the employee has lost his index finger he is entitled to 10 per cent of rs. 1,890 and as he has lost one other finger he is further entitled to another 5 per cent.....
Judgment:

Bajpai, J.

1. This is an appeal under Section 30 Workmen's Compensation Act (Act 8 of 1923) against the order of the Commissioner of Labour awarding Rs. 50 per cent of Rs. 1,890 to Daulat Ram against the Upper Doab Sugar Mills, Ltd., Muzaffarnagar. The facts of the case are that Daulat Ram was employed as a blacksmith in the factory of the Sugar Mills and he lost the index and middle fingers of his right hand in an accident on 14th October 1934. The compensation was awarded by the Commissioner of Labour under Section 4 of the Act.

2. It was agreed between the parties that Rs. 45 were the emoluments of Daulat Ram fitter including all perquisites and it is clear that Rs. 1,890 would be the correct figure under Schedule 4 in the case of permanent total disablement. The percentage has now got to be worked out under the provisions of Schedule 1 as this is a case of permanent partial disablement. The case for the Mills is that as the employee has lost his index finger he is entitled to 10 per cent of Rs. 1,890 and as he has lost one other finger he is further entitled to another 5 per cent of Rs. 1,890. The contention is that Daulat Ram should have been awarded 15 per cent of Rs. 1,890 as compensation and the Commissioner of Labour has erred in awarding 50 per cent of Rs. 1,890. The latter percentage has obviously been arrived at on the finding that Daulat Ram has lost the use of the right hand. Now in Schedule 1 there is no provision for the loss of a hand, hand being commonly understood as the terminal part of the human arm beyond the wrist. In the schedule a provision is made for the loss of thumb and the loss of fingers. On the assumption therefore that Daulat Ram has lost the thumb as 'well as all the fingers of the right hand the percentage has been correctly assessed by the Court below. The Court below refers to the evidence of the Civil Surgeon on the point which is as follows:

His right index and middle fingers crushed completely while on duty...necessitating their amputation. His right hand has become permanently disabled and he is incapable of performing his duties of a blacksmith fitter with that hand.

3. The learned Commissioner of Labour then says:

I have myself examined the injured hand and am satisfied that the Civil Surgeon's report is absolutely correct in its conclusions regarding the loss of the use of the right hand.

4. If this finding of the Court below that Daulat Ram has lost the use of the right hand be not vitiated by some misdirection of law the decision appealed against would be quite correct and could not be challenged under Section 30, Workmen's Compensation Act, which provides that no appeal shall lie against any order passed under the Act unless a substantial question of law is involved in the appeal. It is however said that there is a clear misdirection in the finding of the Court below and the question of law that arises is not only of importance in connexion with this particular case, but has a general effect on a number of other cases. The argument is that although under the note to Schedule 1 complete and permanent loss of the use of any limb or member referred to in the schedule shall be deemed to be the equivalent of the loss of that limb or member, yet the Civil Surgeon, while considering the question of the loss of the use of any limb or member (the hand in the present case), paid undue attention to the fact as to whether by reason of the injury the employee was disabled from performing his duties as a blacksmith fitter with the hand and not merely from performing them in connexion with every employment which he was capable of undertaking at the time of the accident. It is said that the note of the Civil Surgeon amounts to this that: the employee is incapable of performing his duties of a blacksmith fitter with the right hand and in that sense his right hand has become permanently disabled. It is then said that the finding of the Court below that the Civil Surgeon's report is absolutely correct in its conclusions regarding the loss of the use of the right hand also amounts to this that that Court is of the opinion that the employee is incapable of performing his duties of a blacksmith' fitter with that hand and not that the right hand has become- useless for all purposes.

5. There is some force in this contention and I think that I should have a definite finding from the Court below after I have explained what I consider to be the law on the subject. The compensation is allowable to the opposite party in the present case under Section 4, Sub-clause (1) C Permanent partial disablement has been' defined in Section 2(g) as meaning such disablement as reduces the earning capacity of a workman in every employment] which he was capable of undertaking at the time of the accident. What therefore; the Court has got to see in the case of a permanent partial disablement is the fact as to whether the earning capacity; of the workman has been reduced in: every employment which he was capable; of undertaking at the time of the accident and not merely the particular; employment in which he was engaged at the time of the accident resulting in the; disablement. It is therefore conceivable that although because of the loss of the index and the middle fingers the work-man was disabled from performing his duties of a blacksmith fitter with his; hand he has not been incapacitated from undertaking any other employment and in that other employment the rest of the hand, namely the thumb and the other two fingers, might well be utilised. This seems to be apparent also from Schedule 1 as well. According to that the loss of thumb requires a compensation at the rate of 25 per cent, the index finger at the rate of 10 per cent and the other fingers at the rate of 5 per cent. It is clear that the thumb and the index finger have peculiar values and the other fingers have lesser values, and unless in the present case the thumb and the other fingers have also lost their use for the purpose of every employment which the opposite party was capable of undertaking at the time of the accident the compensation has been awarded at an exaggerated percentage. At the same time it may well be that the Court below intended to find that there was a permanent loss of the use of the thumb and all the fingers for all practical purposes and in that event the order of the Court below would be perfectly right. I must therefore have a clear finding on the following issue:

Has Daulat Ram lost completely and permanently the use of the thumb and the other fingers of the right hand as to reduce his earning capacity in every employment which he was capable of undertaking at the time of the accident? Parties will be at liberty to produce evidence relevant to this issue. The Court below is requested to return its finding within three months and on return the usual ten days will be allowed for objections.


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