UNITED INDIA INSURANCE CO. LTD Vs. RAJESHWAR SINGH (SINCE DECEASED)
LAWS(NCD)-2020-10-16
NCDRC
Decided on October 29,2020

UNITED INDIA INSURANCE CO. LTD Appellant
VERSUS
Rajeshwar Singh (Since Deceased) Respondents

JUDGEMENT

DINESH SINGH,J. - (1.) This Revision Petition has been filed under Section 21(b) of The Consumer Protection Act, 1986, challenging the Order dated 22.01.2020 of The State Consumer Disputes Redressal Commission, Rajasthan, in F.A. No. 1034 of 2018 arising out of the Order dated 29.10.2018 in C.C. No. 275 of 2011 passed by The District Consumer Disputes Redressal Forum, Bharatpur.
(2.) As reported by the Registry, the Petition has been filed with delay of 159 days. In the application for condonation of delay filed by the Revisionist Insurance Company, the number of days of delay has been left blank. That being as it is, in the interest of justice, to settle the matter on merit, the delay in filing the Petition is condoned.
(3.) Heard arguments from learned Counsel for the Revisionist Insurance Company. Perused the material on record, including inter alia the Order dated 29.10.2018 of the District Forum, the Order dated 14.10.2019 of the State Commission, the impugned Order dated 22.01.2020 of the State Commission and the Petition.;


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