RANBIR TEXTILES Vs. NEW INDIA INSURANCE COMPANY LTD.
LAWS(NCD)-2020-1-55
NCDRC
Decided on January 10,2020

Ranbir Textiles Appellant
VERSUS
NEW INDIA INSURANCE COMPANY LTD. Respondents

JUDGEMENT

V.K.JAIN,J. - (1.) This appeal is directed against the order of the State Commission dated 04.10.2016, whereby the consumer complaint filed by the appellant against the respondents was dismissed on merits.
(2.) Since there is delay of more than three years in intuition of appeal an application seeking condonation of the said delay has also been filed.
(3.) The application seeking condonation of delay in filing the appeal to the extend it is relevant reads as under: '2. That the learned Commission, Punjab passed the impugned order dated 04.10.2016 which was never received by the appellant. The appellant was not aware about passing of any order by the learned Commission nor nay confirmation was given by the counsel to the applicant/appellant and as such the applicant/ appellant was not aware of the developments as the applicant/ appellant has appraised the counsel to take appropriate legal action on the outcome of the complaint but to utter surprise of the complainant/appellant no action was taken nor any copy was supplied and immediately having known that no action has been taken. Certified copies were applied and taken from the Hon'ble Commission and the present appeal is being filed as there are substantial legal matter in favour of the applicant/appellant.' ;


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