NEW INDIA ASSURANCE COMPANY LIMITED Vs. SOHAN LAL
LAWS(HPCDRC)-2009-5-6
HIMACHAL PRADESH STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on May 04,2009

NEW INDIA ASSURANCE COMPANY LIMITED Appellant
VERSUS
SOHAN LAL Respondents

JUDGEMENT

- (1.) ON 17.3.2009 when hearing of this appeal commenced, it was felt that hearing of opposite party, i.e. the respondent Sohan Lal is necessary with a view to come to a correct conclusion. As such following order was passed: "When hearing in this case commenced, it was felt that hearing the opposite side, i.e., Mr. Sohan Lal is necessary with a view to come to the correct conclusion. Issue fresh notice to Mr. Sohan Lal returnable for 4.5.2009. It will be mentioned in the notice that in case he either fails to appear and or make arrangement for conduct of this appeal, then the same will be heard in his absence. Copy of this order will also be attached along with the notice to him."
(2.) AS per office report respondent is duly served with copy of the above order. We have examined Part -B of this appeal and are satisfied that respondent is duly served through registered post and acknowledgement, duly signed by Sohan Lal is there on the file. He is absent after due service.
(3.) IN these circumstances, we have heard Mr. Sharma, learned Counsel for the appellant and with his assistance have also examined the record of the complaint file. Vehicle bearing registration No. HP -32B -0813 was insured with the appellant on the date of its accident, i.e., 22.6.2006 under valid policy of insurance is not in dispute. It was insured in the sum of Rs. 6.80 lacs. This vehicle was registered on 8.6.2005. O -4 is the copy of the registration certificate. When the matter was under process on 23.3.2007 vide Annexure O -11 respondent consented to accept Rs. 3.18 lacs, in full and final settlement on net of salvage basis and on compromise basis.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.