UNITED INDIA INSURANCE CO. LTD. Vs. SUSHIL KUMAR GODARA
LAWS(NCD)-2020-12-6
NCDRC
Decided on December 11,2020

UNITED INDIA INSURANCE CO. LTD. Appellant
VERSUS
Sushil Kumar Godara Respondents




JUDGEMENT

C.VISWANATH, J. - (1.) The present Revision Petition is filed by the Petitioner under Section 21(b) of the Consumer Protection Act, 1986 against order dated 20.03.2015 in First Appeal No.244/2013 passed by Rajasthan State Consumer Disputes Redressal Commission, Circuit Bench at Bikaner (hereinafter referred to as the "State Commission").
(2.) Alongwith the Revision Petition, the Petitioner has filed IA/5181/2015, an application for Condonation of delay of 27 days. Since the delay is not very huge, in the interest of justice, application is allowed and delay condoned.
(3.) Brief facts of the case are that the Respondent/Complainant obtained an Insurance Policy from the Petitioner/Opposite Party for his Bolero Car, bearing temporary registration No.PB-11-T-5101 from 20.06.2011 to 19.07.2011 for a sum assured of Rs.6,17,800/-. In the night of 28.07.2011, car of the Complainant was stolen from outside Geeta Guest House, Jodhpur. Complainant lodged an FIR on 29.07.2011. Police could not trace the vehicle and submitted a negative final report on 30.09.2011. Complainant submitted insurance claim with the Opposite Party/Insurance Company. Petitioner/Opposite Party repudiated the claim, vide order dated 23.01.2013, on the ground that intimation of theft of vehicle was given to the Insurance Company with delay, which was in violation of the Policy condition and though temporary registration of the vehicle expired on 19.07.2011, the Complainant did not get the vehicle permanently registered. Thirdly, the Complainant left the vehicle unattended outside the guesthouse, in violation of the Policy condition.;


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