UNITED INDIA INSURANCE CO. LTD. Vs. KULWINDER SINGH KANG
LAWS(NCD)-2020-2-6
NCDRC
Decided on February 19,2020

UNITED INDIA INSURANCE CO. LTD. Appellant
VERSUS
Kulwinder Singh Kang Respondents


Referred Judgements :-

NEW INDIA ASSURANCE CO. LTD. VERSUS PRADEEP KUMAR [REFERRED TO]


JUDGEMENT

DINESH SINGH,MEMBER,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 14.11.2013 of The State Consumer Disputes Redressal Commission, Punjab, hereinafter referred to as the 'State Commission', in F.A. No. 1658 of 2009 arising out of the Order dated 12.10.2009 in C.C. No. 138 of 2008 passed by The District Consumer Disputes Redressal Forum, Jalandhar, hereinafter referred to as the 'District Forum'. The Petitioners herein, The United India Insurance Company Limited, were the Opposite Parties before the District Forum, and are hereinafter being referred to as the 'Insurance Co.'. The Respondent herein, Mr. Kulwinder Singh Kang, was the Complainant before the District Forum, and is hereinafter being referred to as the 'Complainant'.
(2.) Heard learned Counsel for the Insurance Co. and the Complainant, and perused the material on record including inter alia the Order dated 12.10.2009 of the District Forum, the impugned Order dated 14.11.2013 of the State Commission and the Memorandum of Petition.
(3.) In the interest of justice, to settle the matter on merit, the self-admitted delay of 28 days in filing the Revision Petition is condoned.;


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