RELIANCE NIPPON LIFE INSURANCE CO. LTD. Vs. SAT NARAYAN GUPTA
LAWS(NCD)-2020-11-3
NCDRC
Decided on November 11,2020

Reliance Nippon Life Insurance Co. Ltd. Appellant
VERSUS
Sat Narayan Gupta Respondents

JUDGEMENT

DINESH SINGH, J. - (1.) The Petitions have been filed under Section 21(b) of The Consumer Protection Act, 1986, hereinafter referred to as the 'Act', challenging the Order dated 12.12.2019 of The State Consumer Disputes Redressal Commission, Haryana, hereinafter referred to as the 'State Commission', in F.A. No. 106 of 2018 and F.A. No. 576 of 2018 arising out of the Order dated 19.12.2017 in C.C. No. 106 of 2016 passed by The District Consumer Disputes Redressal Forum, Kurukshetra, hereinafter referred to as the 'District Forum'. The Petitioners herein, Reliance Nippon Life Insurance Co. Ltd., were the Opposite Parties before the District Forum, and are hereinafter being referred to as the 'Insurance Co.'. The Respondent herein, Sat Narayan Gupta, was the Complainant before the District Forum, and is hereinafter being referred to as the 'Complainant'.
(2.) Heard arguments from learned Counsel for the Insurance Co. Perused the material on record including inter alia the Order dated 19.12.2017 of the District Forum, the impugned Order dated 12.12.2019 of the State Commission and the Petitions.
(3.) The dispute relates to refund of the premia paid by the Complainant to the Insurance Co. along with interest / compensation.;


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