JODHPUR CO-OPERATIVE MARKETING SOCIETY LTD. Vs. UNITED INDIA INSURANCE CO. LTD.
LAWS(RAJCDRC)-2007-11-1
RAJASTHAN STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on November 15,2007

Jodhpur Co -Operative Marketing Society Ltd. Appellant
VERSUS
UNITED INDIA INSURANCE CO. LTD. Respondents

JUDGEMENT

SUNIL KUMAR GARG,PRESIDENT - (1.) THIS appeal has been filed by the complainant appellant Jodhpur Cooperative Marketing Society Ltd. against the order dated 4.8.2000 passed by the District Forum, Jodhpur in Complaint Case No. 385/98 by which the complaint of the appellant was dismissed.
(2.) IT may be stated here that the complainant appellant had filed a complaint against the respondent Insurance Company before the District Forum, Jodhpur on 28.7.1998 inter alia stating that the complainant appellant had taken a marine insurance policy on 18.8.1990 for a sum of Rs. 2 lacs and during the relevant period a loss of goods to the tune of Rs. 80,132.68 were caused to the complainant appellant and for that a claim was lodged with the office of the respondent but the claim was not settled. Thereafter the complaint was filed.
(3.) A reply was filed by the respondent on 13.1.2000 admitting the fact that the policy was taken by the complainant appellant but the case of the respondent Insurance Company was that the claim was repudiated through letter dated 26.8.1992 and hence no case and complaint be dismissed on ground of limitation also. It may be stated here that before the District Forum when the impugned order was passed, Counsel for the complainant appellant was not present and impugned order was passed in absence of the complainant appellant or its Counsel.;


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