GANGA RANA Vs. BAJAJ ALLIANZ GENERAL INSURANCE COMPANY LIMITED
LAWS(NCD)-2021-3-3
NCDRC
Decided on March 02,2021

Ganga Rana Appellant
VERSUS
BAJAJ ALLIANZ GENERAL INSURANCE COMPANY LIMITED Respondents

JUDGEMENT

DINESH SINGH,J. - (1.) No one is present for the petitioners. Ms. Suman Bagga, advocate, learned counsel is present for the respondent.
(2.) This petition has been filed against concurrent findings of two fora below, whereby the complaint has been dismissed.
(3.) However, learned counsel for the respondent insurance company submits, on instructions, that, on re-examination of the matter on facts and law, the respondent insurance company is ready and willing to pay the insured declared value (IDV) amounting to Rs. 4,27,280/- within four weeks from today as full and final settlement.;


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