LIFE INSURANCE CORPORATION OF INDIA Vs. NEETA DINESH RAJURKAR
LAWS(NCD)-2021-3-14
NCDRC
Decided on March 08,2021

LIFE INSURANCE CORPORATION OF INDIA Appellant
VERSUS
Neeta Dinesh Rajurkar Respondents

JUDGEMENT

DINESH SINGH, J. - (1.) Heard learned counsel for the petitioner at admission. Perused the material on record.
(2.) In the interest of justice, to provide fair opportunity to the petitioner insurance co., to settle the matter on merit, the delay in filing the petition is condoned.
(3.) The matter relates to repudiation of part of insurance claim on the death of the insured, late Sh. Dinesh Haribhau Rajurkar, who was the husband of the complainant no. 1 and the son of the complainant no. 2.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.