BRAHAMPAL Vs. NATIONAL INSURANCE COMPANY
LAWS(SC)-2020-8-58
SUPREME COURT OF INDIA
Decided on August 07,2020

BRAHAMPAL Appellant
VERSUS
NATIONAL INSURANCE COMPANY Respondents





Cited Judgements :-

DINTAKURTHI NAGA KAMALA VS. B.SRINIVASULU [LAWS(APH)-2022-3-9] [REFERRED TO]
NISHANT S/O.DEVRAO WASNIK VS. UNION OF INDIA [LAWS(BOM)-2022-5-89] [REFERRED TO]
RAM KUMAR VS. ORIENTAL INSURANCE COMPANY LTD. [LAWS(DLH)-2022-5-33] [REFERRED TO]
SHRIRAM GENERAL INSURANCE CO. VS. AMMUNURU MUNEMMA [LAWS(APH)-2021-10-50] [REFERRED TO]
UTTAR PRADESH AWAS AND VIKAS PARISHAD VS. O.P. KALRA [LAWS(UTN)-2022-3-134] [REFERRED TO]


JUDGEMENT

N.V.RAMANA,J. - (1.)Delay condoned.
(2.)Leave granted.
(3.)This appeal arises out of the impugned order dated 17.10.2016 passed by the High Court of Uttarakhand at Nainital in AO No.266 of 2014, wherein the High Court dismissed the appeal on the grounds of delay of 45 days.
;


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