M/S S S BRICKS Vs. UNITED INDIA INSURANCE CO. LTD.
LAWS(NCD)-2020-6-39
NCDRC
Decided on June 05,2020

M/S S S Bricks Appellant
VERSUS
UNITED INDIA INSURANCE 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 06.06.2016 passed by The Chhattisgarh State Consumer Disputes Redressal Commission, hereinafter referred to as the 'State Commission', in F.A. No. 72 of 2016 arising out of the Order dated 22.01.2016 in C.C. No. 254 of 2015 passed by The District Consumer Disputes Redressal Forum, Durg, hereinafter referred to as the 'District Forum'. The Petitioner herein, M/s S.S. Bricks, was the Complainant before the District Forum, and is hereinafter being referred to as the 'Complainant Firm'. The Respondent herein, The United India Insurance Company Limited, was the Opposite Party before the District Forum, and is hereinafter being referred to as the 'Insurance Co.'.
(2.) Heard arguments from learned Counsel for the Complainant Firm and the Insurance Co. Perused the material on record, including inter alia the Order dated 22.01.2016 of the District Forum, the impugned Order dated 06.06.2016 of the State Commission and the Petition.
(3.) The Petition has been filed with self-admitted delay of 6 days. A perusal of the application for condonation of delay shows that the reasons stated therein are illogical and unpersuasive in explaining convincingly and cogently the delay in filing the Appeal. Sufficient cause to explain the delay is not forthcoming. However, in the interest of justice, to provide fair opportunity to the Complainant Firm, to settle the matter on merit, the delay is condoned.;


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