MOHAK CARPETS PVT. LTD. Vs. NEW INDIA ASSURANCE COMPANY LTD.
LAWS(SC)-2020-11-52
SUPREME COURT OF INDIA
Decided on November 18,2020

Mohak Carpets Pvt. Ltd. Appellant
VERSUS
NEW INDIA ASSURANCE COMPANY LTD. Respondents

JUDGEMENT

- (1.)This appeal arises out of the final order and judgment dated 16.07.2020 passed by the National Consumer Disputes Redressal Commission, New Delhi ("National Commission" for short) dismissing Consumer Case No.556 of 2020 on the ground of limitation.
(2.)In respect of fire that occurred in the factory of the appellant on 20.02.2015, a claim was lodged in the sum of Rs.13,62,74,059/- asserting that the case was covered by the Standard Fire and Special Perils Policy issued by the respondent in favour of the appellant for the period 08.10.2014 to 07.10.2015. The sum assured under said Policy was Rs.23,75,00,000/-.
(3.)The matter was gone into by the Surveyor appointed by the Respondent and in his report dated 20.02.2017, the loss was assessed at Rs.3,13,76,526/-. However, it was also observed that Conditions 1 and 8 of the Policy were not complied with.
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