MAC REMEDIES PRIVATE LTD. Vs. NEW INDIA ASSURANCE CO. LTD.
LAWS(NCD)-2021-2-6
NCDRC
Decided on February 10,2021

Mac Remedies Private Ltd. Appellant
VERSUS
NEW INDIA ASSURANCE CO. LTD. Respondents

JUDGEMENT

DINESH SINGH,J. - (1.) This First Appeal has been filed under Section 19 of The Consumer Protection Act, 1986, hereinafter referred to as the 'Act 1986', challenging the Order dated 24.09.2013 in C.C. No. 78 of 2007 passed by The State Consumer Disputes Redressal Commission, Maharashtra, hereinafter referred to as the 'State Commission'. The Appellant, MAC Remedies Pvt. Ltd., was the Complainant before the State Commission, and is hereinafter being referred to as the 'Complainant Co.'. The Respondent No. 1, The New India Assurance Company Ltd., was the Opposite Party No.1 before the State Commission, and is hereinafter being referred to as the 'Insurance Co.'. The Respondent No. 2, Economic Logistic Ltd., was the Opposite Party No. 2, before the State Commission, and is hereinafter being referred to as 'Carrier Co.'
(2.) Vide this Commission's Order dated 14.08.2015 the Carrier Co. was ordered to be proceeded against ex parte.
(3.) Heard arguments from Mr. Neville Majra, learned Counsel for the Complainant Co., through video conferencing on 24.12.2020. Perused the material on record. ;


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