IDBI FEDERAL LIFE INSURANCE CO LTD Vs. ANKITABEN MANOJBHAI NETA
LAWS(NCD)-2021-1-27
NCDRC
Decided on January 12,2021

Idbi Federal Life Insurance Co Ltd Appellant
VERSUS
Ankitaben Manojbhai Neta Respondents

JUDGEMENT

DINESH SINGH,J. - (1.) This Revision Petition has been filed under Section 58 (1) (b) of The Consumer Protection Act, 2019 (the 'Act 2019') corresponding Section 21(b) of The Consume Protection Act, 1986 (the 'Act 1986')., in challenge to the Order dated 06.02.2020 of The State Consumer Disputes Redressal Commission, Gujarat (the 'State Commission') in F.A. No. 775 of 2015, arising out of the Order dated 17.07.2014 in C.C. No. 555 of 2013 of The District Consumer Disputes Redressal Forum (Additional), Ahmedabad (the 'District Forum'). The Petitioner, IDBI Federal Life Insurance Co. Ltd., was the Opposite Party before the District Forum (the 'Insurance Co.'). The Respondent, Ms. Ankitaben Manojbhai Neta, was the Complainant before the District Forum (the 'Complainant').
(2.) Heard arguments on admission from learned Counsel for the Insurance Co. on 06.01.2021. Perused the material on record, including inter alia the Order dated 17.07.2014 of the District Forum, the impugned Order dated 06.02.2020 of the State Commission and the Petition.
(3.) The Petition has been filed with reported delay of 172 days. In the interest of justice, to provide fair opportunity to the revisionist Insurance Co., to settle the matter on merit, the delay is condoned.;


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