JOTINDRA STEEL & TUBES LIMITED Vs. UNITED INDIA INSURANCE COMPANY LTD
LAWS(NCD)-2021-1-37
NCDRC
Decided on January 28,2021

Jotindra Steel And Tubes Limited Appellant
VERSUS
UNITED INDIA INSURANCE COMPANY LTD Respondents

JUDGEMENT

ANUP K.THAKUR,J. - (1.) By this order it is proposed to decide C.C. No.205 of 2012 and C.C. No.206 of 2012. In C.C. No.205 of 2012, the complainant is M/s. Mauria Udyog Ltd. and in C.C. No.206 of 2012, the complainant is M/s. Jotindra Steel and Tubes Limited. Both had purchased marine cargo specific voyage insurance policy from United India Insurance Co. Ltd., Noida (OP-1 henceforth) and facts in both are almost identical.
(2.) Arguments were heard on 25.11.2020. Facts were taken from CC 206 of 2012.
(3.) Learned Sr. Counsel for the complainant briefly narrated the facts. On 04.06.2010 , a Marine Cargo Specific Voyage Policy No.221800/21/10/01/00000043 (policy hereafter) was taken by the complainant from OP1 (Annexure-1). This policy, for voyage from Jingtang, China to Kandla Port, Gujrat, covered a consignment of H.R. Steel Coils with the sum insured at Rs.10,31,93,25/-. Premium paid was Rs.22,764/-. Details such as Invoice, Container Details, Vessel name etc., were not shown initially in the policy; instead, the relevant box for these details carried the remark "To be declared". Subsequently, these details were submitted to OP1 and were duly endorsed in the policy on 20.07.2010 (Annexure-4). Learned counsel explained that the initial policy read with this endorsement made the whole policy of insurance.;


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