VALLABJI MALSI & CO Vs. ORIENTAL INSURANCE COMPANY LIMITED
LAWS(MHCDRC)-2004-3-3
MAHARASHTRA STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on March 12,2004

Vallabji Malsi And Co Appellant
VERSUS
ORIENTAL INSURANCE COMPANY LIMITED Respondents

JUDGEMENT

- (1.)THE complainant herein is a partnership firm engaged in the business of jewellers, export of diamonds, etc., in Central Mumbai at Opera House, Mumbai and for the purpose of business stock of gold jewellery, diamonds, etc. obtained insurance coverage from the Insurance Company the O.Ps. herein.
(For brevity s sake complainants are referred to as complainant and O.P. as Insurance Company ).

(2.)IT is noticed that the Canara Bank were the Bankers of the complainant and insurance coverage so obtained was with concurrence of the Bank.
(3.)IT is the case of the complainant that he used to get the ornaments prepared during the course of business from the Goldsmith engaged in the field.
As far as the claim being the subject matter of the complaint herein is concerned, the background as narrated is as under.



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