NEW INDIA ASSURANCE CO. LTD. Vs. CEIGALLS BUILDERS PVT.LTD.
LAWS(PUNCDRC)-2010-1-6
PUNJAB STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on January 19,2010

NEW INDIA ASSURANCE CO. LTD. Appellant
VERSUS
Ceigalls Builders Pvt.Ltd. Respondents

JUDGEMENT

S.N.AGGARWAL,PRESIDENT - (1.) THIS appeal was filed with the delay of 33 days. An application for condonation of delay has been filed in which reasons have been given for not filing the appeal within time. The application supported by an affidavit. Accepted subject to just all exceptions and the delay of 33 days in filing the appeal is condoned.
(2.) WE have condoned the delay without issuing notice to the respondents for the view we are taking in the main case. Main Case
(3.) THE respondents were the owners of Skoda Car bearing Registration No.PB5A -0008. It was insured with the appellants for the period from 18.12.2007 to 17.12.2008. It met with an accident on 5.1.2008 for which DDR No. 34 was got recorded in Police Station, Ropar. The insurance claim was also lodged with the appellants which was repudiated. Alleging deficiency in service on the part of the appellants, respondents filed a complaint against them in the learned District Consumer Disputes Redressal Forum, Ropar (in short the ╦ťDistrict Forum). The appellants filed the written statement. It was not denied that respondents were the owner of Skoda Car bearing Registration No.PB5A -0008 and it was insured with the appellants for the period from 18.12.2007 to 17.12.2008. It was also admitted that accident had taken place on 5.1.2008 and the insurance claim lodged by the respondents with the appellants was repudiated.;


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