LAKHMI CHAND Vs. RELIANCE GENERAL INSURANCE
LAWS(SC)-2016-1-22
SUPREME COURT OF INDIA
Decided on January 07,2016

LAKHMI CHAND Appellant
VERSUS
Reliance General Insurance Respondents

JUDGEMENT

- (1.) Leave granted.
(2.) The present appeals arise out of the impugned judgment and order dated 26.04.2013 in Revision Petition No. 2032 of 2012 and order dated 23.07.2013 in Review Petition No. 253 of 2013 passed by the National Consumer Disputes Redressal Commission, New Delhi (hereinafter referred to as the "National Commission"), whereby the petitions challenging the order dated 29.02.2012 passed by the Haryana State Consumer Disputes Redressal Commission were dismissed.
(3.) The brief facts of the case which are required to appreciate the rival legal contentions advanced by the learned counsel appearing on behalf of the parties are stated in brief as hereunder:- The appellant was the owner of a Tata Motors goods carrying vehicle bearing registration No.HR-67-7492. The vehicle was insured with the respondent- Company vide policy No. 15019923334104992 with effect from 31.07.2009, valid upto 30.07.2010. The risk covered in this policy was to the tune of Rs.2,21,153/-. The said vehicle met with an accident on 11.02.2010 on account of rash and negligent driving of the offending vehicle bearing registration no. UP-75-J 9860. In this regard, an FIR No.66 of 2010 dated 11.02.2010 was registered with the jurisdictional Police Station, Sadar, Fatehabad, for the offence punishable under Sections 279, 337, 304A and 427 of the Indian Penal Code (hereinafter referred to as "the IPC").;


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