UNITED INDIA INSURANCE CO. LTD. Vs. SRI LAL MEENA
LAWS(NCD)-2021-2-12
NCDRC
Decided on February 18,2021

UNITED INDIA INSURANCE CO. LTD. Appellant
VERSUS
Sri Lal Meena Respondents

JUDGEMENT

DINESH SINGH, J. - (1.) Heard learned counsel for the petitioner insurance co. Perused the material on record.
(2.) This case relates to repudiation of an insurance claim re the theft of a tractor.
(3.) The District Forum vide its Order dated 16.02.2012 allowed the complaint. It directed the opposite party no. 1 insurance co. (the petitioner herein) to pay the insured value of Rs. 3,30,000/- and cost of litigation of Rs. 5,000/- (total Rs. 3,35,000/-) to the complainant within two months, failing which the total amount will carry interest @ 9% per annum from the date of the award. The State Commission vide its Order dated 20.08.2015 dismissed the appeal. This revision petition was filed on 13.10.2015 in challenge to the said Order dated 20.08.2015 of the State Commission. ;


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