ABHISHEK ANAND Vs. BAJAJ ALLIANZE GENERAL INSURANCE COMPANY LTD
LAWS(NCD)-2021-3-11
NCDRC
Decided on March 04,2021

Abhishek Anand Appellant
VERSUS
Bajaj Allianze General Insurance Company Ltd Respondents

JUDGEMENT

ANUP K.THAKUR, J. - (1.) This appeal has been filed with an application bearing no. I.A.2023 of 2021 for condonation of delay of 1003 days as per the applicant and 998 days as per computation made by the Registry.
(2.) Learned counsel appearing for the appellant makes a very simple submission to the effect that this delay is entirely on account of the fact that the appellant was suffering from Lateral Pharyngitis which prevented him from any visit outdoors. He was also under the impression that he had to go himself to Delhi for filing this appeal. Other than this, learned counsel submitted that there is no further explanation.
(3.) A perusal of the application confirms what the learned counsel has submitted above. The first ground is that after passing of the impugned order on 19.04.2018, while the appellant was advised to file an appeal in Delhi, he did not know anyone. The second ground is that he was suffering from Lateral Pharyngitis and advised to remain indoors. The third ground stated is that he was under the bonafide belief that he must go himself to Delhi. So, when he visited in January 2021 for treatment at Sir Ganga Ram Hospital, he started visited the courts in Delhi whereupon he met the counsel who thereafter proceeded to draft this appeal petition.;


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