SOLIDIX INDIA Vs. NEW INDIA ASSURANCE CO. LTD.
LAWS(NCD)-2020-1-37
NCDRC
Decided on January 07,2020

Solidix India Appellant
VERSUS
NEW INDIA ASSURANCE CO. LTD. Respondents




JUDGEMENT

DINESH SINGH,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 25.07.2019 passed by The Delhi State Consumer Disputes Redressal Commission, hereinafter referred to as the 'State Commission', in F.A. No. 725 of 2012 arising out of the Order dated 29.06.2012 in Case No. 76/07/27 passed by The District Consumer Disputes Redressal Forum, Delhi, hereinafter referred to as the 'District Forum'.
(2.) The Petitioner herein, M/s Solidix India through its Proprietor, was the Complainant before the District Forum, and is hereinafter being referred to as the 'Complainant Firm'. The Respondent herein, The New India Assurance Co. Ltd., was the Opposite Party before the District Forum, and is hereinafter being referred to as the 'Insurance Co.'.
(3.) Heard learned Counsel for the Complainant Firm on admission. Perused the material on record including inter alia the Order dated 29.06.2012 of the District Forum, the impugned Order dated 25.07.2019 of the State Commission and the Memo of Petition.;


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