UNITED INDIA INSURANCE COMPANY LIMITED Vs. DILAWAR SINGH SOLANKI
LAWS(NCD)-2021-3-2
NCDRC
Decided on March 02,2021

UNITED INDIA INSURANCE COMPANY LIMITED Appellant
VERSUS
Dilawar Singh Solanki Respondents

JUDGEMENT

- (1.) Heard learned counsel for the petitioner at admission Perused the material on record.
(2.) In the interest of justice, to provide fair opportunity to the petitioner insurance co., to settle the matter on merit, the delay in filing the petition is condoned.
(3.) The matter relates to repudiation of an insurance claim re the theft of an insured truck.;


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