LIFE INSURANCE CORPORATION OF INDIA Vs. PREM PARKASH
LAWS(PUNCDRC)-2010-5-10
PUNJAB STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on May 31,2010

LIFE INSURANCE CORPORATION OF INDIA Appellant
VERSUS
PREM PARKASH Respondents

JUDGEMENT

- (1.) SUBMITS that main execution application has been dismissed as withdrawn by the District Forum vide order dated 17.5.2010 on the application of the decree holder.
(2.) FURTHER submits that it clearly means that the execution application was filed by the decree holder without any basis and the petitioners had already complied with the Court orders. The petitioners have been dragged into frivolous litigation in which the petitioners had to spend money and time unnecessarily.
(3.) FURTHER submitted that since the execution application has been dismissed as withdrawn, this petition has become infructuous. Disposed of as infructuous.;


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