SIMA DEVI Vs. NEW INDIA ASSURANCE CO. LTD.
LAWS(NCD)-2020-3-23
NCDRC
Decided on March 12,2020

SIMA DEVI Appellant
VERSUS
NEW INDIA ASSURANCE CO LTD Respondents

JUDGEMENT

S. M. Kantikar, J. - (1.) This Revision Petition has been filed under Section 21(b) of The Consumer Protection Act, 1986, hereinafter referred to as the 'Act', challenging the Order dated 30.08.2017 passed by The State Consumer Disputes Redressal Commission, Uttar Pradesh, hereinafter referred to as the 'State Commission', in Appeal No. 251 of 2015 arising out of the Order dated 31.12.2014 in C.C. No. 33 of 2012 passed by The District Consumer Disputes Redressal Forum, Jhansi, hereinafter referred to as the 'District Forum'.
(2.) The Petitioner herein, Mrs. Sima Devi, was the Complainant before the District Forum, and is hereinafter being referred to as the 'Complainant'. The Respondents herein, The New India Assurance Company Ltd., were the Opposite Parties before the District Forum, and are hereinafter being referred to as the 'Insurance Company'.
(3.) Heard the learned Counsel for the Complainant and the Insurance Company. Perused the entire material on record including inter alia the Order dated 31.12.2014 of the District Forum, the impugned Order dated 30.08.2017 of the State Commission and the Memo of Petition.;


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