RELIANCE NIPPON LIFE INSURANCE COMPANY LTD Vs. PUNI DAS, KHORDHA, ODISHA
LAWS(NCD)-2021-1-25
NCDRC
Decided on January 04,2021

Reliance Nippon Life Insurance Company Ltd Appellant
VERSUS
Puni Das, Khordha, Odisha Respondents

JUDGEMENT

Deepa Sharma,J. - (1.) The present Revision Petition, under Section 58(1)(b) of the Consumer Protection Act, 2019 (for short "the Act") has been filed against the three orders dated 17.12.2019, 28.08.2020 and 31.08.2020 of the State Consumer Disputes Redressal Commission, Odissa (for short "the State Commission") in Appeal No.127 of 2019 alleging that these orders are arbitrary, illegal and without jurisdiction.
(2.) The brief facts of the case are that a Complaint had been filed by the Respondent before the District Forum. The District Forum vide its order dated 03.09.2018 allowed the Complaint ex parte against the Petitioner holding that the Petitioner had failed to appear before it despite service of notice of the Complaint.
(3.) The Petitioner filed Appeal No.127 of 2019 before the State Commission wherein they had challenged the order of the District Forum on several grounds. The Appeal was delayed. An application for condonation of delay in filling the Appeal was filed. One of the arguments for condonation of delay was that they had not been properly served with the notice of the Complaint and that they had come to know of the filing of the Complaint only after receipt of the notice in the execution petition. The State Commission considered the arguments of the Petitioner. The Appeal was apparently filed with a delay of 236 days and this delay in filing of the Appeal was condoned by the State Commission vide its order dated 17.12.2019. While condoning this delay, cost of Rs.1 Lakh was imposed.;


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