HDFC STANDARD LIFE INSURANCE CO. LTD. Vs. GANGINENI VASUNDHARA
LAWS(NCD)-2020-2-23
NCDRC
Decided on February 14,2020

HDFC STANDARD LIFE INSURANCE CO LTD Appellant
VERSUS
GANGINENI VASUNDHARA Respondents




JUDGEMENT

Deepa Sharma, J. - (1.) Present First Appeal, under Section 19 of the Consumer Protection Act, 1986 (for short "the Act") has been filed with a delay of 1051 days against the order dated 27.12.2016 of the State Consumer Disputes Redressal Commission, Vijaywada (for short "the State Commission") in Complaint No.43 of 2016 whereby right of Appellant to file Written Statement was closed. Along with the present Appeal, IA 19452 of 2019 has also been filed wherein the Appellant has stated that there is a delay of 28 days in filing the Appeal. However, the actual delay is of 1051 days from the date of order i.e. 27.12.22016.
(2.) We have heard the arguments of the learned Counsel for the Appellant on IA.
(3.) The condonation of delay in filing the Appeal has been sought on the ground that the Appellant learnt of the order dated 27.12.2016 through Sh. T.P. Ravi Shanker, Advocate and received copy of the impugned order on 16.10.2019. The Appellant thereafter sought legal opinion and entrusted the matter to the present Counsel on 05.12.2019 to file the Appeal and hence, it is submitted that there is a delay of 28 days only. It is also argued that petitioner has a good case on merit.;


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