NEW INDIA ASSURANCE CO. LTD. Vs. PARESH MOHANLAL PARMAR
LAWS(SC)-2020-2-119
SUPREME COURT OF INDIA
Decided on February 04,2020

NEW INDIA ASSURANCE CO. LTD. Appellant
VERSUS
Paresh Mohanlal Parmar Respondents




JUDGEMENT

- (1.)This appeal has been filed against the judgment of National Consumer Disputes Redressal Commission dated 19.07.2011 in First Appeal No.45/2007 by which the First Appeal of the respondent was allowed and National Commission allowed the complaint and directed to pay an amount of Rs.20,00,000/- (Rupees Twenty Lakhs only) to the respondent with interest @ 6% p.a. from the date of repudiation till filing of the complaint and 9% from the date of filing of compliant till the date of realization of the entire amount.
(2.)The respondent obtained a burglary and house breaking Insurance Policy for the period from 5.06.2003 to 4.06.2004 from the appellant Insurance Company to insure his property for a total sum insured of Rs.20 Lakhs. During the night of 11.01.2004 an incidence of theft took place and 324 mobile phones were found to be stolen from the godown and FIR lodged with the concerned Police Signature Not Verified Authority.
(3.)Digitally signed by SUSHMA KUMARI BAJAJ Date: 2020.02.10 16:36:24 IST Reason:
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