VENKATESWARA SYNDICATE Vs. ORIENTAL INSURANCE COMPANY LTD
LAWS(SC)-2009-8-43
SUPREME COURT OF INDIA
Decided on August 24,2009

VENKATESWARA SYNDICATE Appellant
VERSUS
ORIENTAL INSURANCE COMPANY LTD Respondents





Cited Judgements :-

KHADI UDYOG JATHLANA THROUGH ITS SECRETARY SH. RAJESH SINGLA, VILLAGE MANGLAI, TEHSIL & DISTRICT AMBALA HARYANA VS. ORIENTAL INSURANCE CO. LTD. THROUGH ITS SENIOR DIVISIONAL MANAGER, 170/2 [LAWS(NCD)-2016-5-86] [REFERRED TO]
ORIENTAL INSURANCE CO. LTD. THROUGH MANAGER, A VS. M/S. HIMACHAL PHARMACEUTICALS LTD. THROUGH ITS MANAGING PARTNER, SH. B.M. SOOD KANDRORI, PATHANKOT KANGRA HIMACHAL PRADESH [LAWS(NCD)-2016-9-82] [REFERRED TO]
THE NEW INDIA ASSURANCE CO LTD THROUGH ITS MANAGER, TOWER VS. R.P. OIL INDUSTRIES SRI RAMLAL AGARWAL, AT POST DHANMANDAL, C/O. M/S. RAM LAL & CO., 67/41, STRAND ROAD KOLKATA [LAWS(NCD)-2016-9-90] [REFERRED TO]
M/S. TOYOTA KIRLOSKAR MOTORS P. LTD., PLOT NO. 1, BIDADI INDUSTRIAL AREA, RAMNAGAR TALUK BANGLORE (RURAL) KARNATAKA VS. TIRATH SINGH OBEROI RESIDENT OF HOUSE NO. 1342, SECTOR 44 CHANDIGARH [LAWS(NCD)-2016-11-64] [REFERRED TO]
RAVI KUMAR S/O BIRENDRA PRASAD SINGH VS. ORIENTAL INSURANCE CO LTD & ORS [LAWS(NCD)-2018-1-158] [REFERRED TO]
NEW INDIA ASSURANCE CO LTD VS. DEV MEDICAL AGENCY [LAWS(NCD)-2015-4-159] [REFERRED TO]
UNITED INDIA INSURANCE CO LTD VS. SANDI COLD STORAGE PVT LTD [LAWS(NCD)-2015-5-64] [REFERRED TO]
NVC GROUP FARMS VS. UNITED INDIA INSURANCE COMPANY LTD [LAWS(NCD)-2010-5-34] [REFERRED TO]
UNITED INDIA INSURANCE CO. LTD VS. ORIENTAL RUBBER WORKS [LAWS(NCD)-2013-5-23] [REFERRED TO]
UNITED INDIA INSURANCE CO. LTD VS. ORIENTAL RUBBER WORKS [LAWS(NCD)-2013-5-23] [REFERRED TO]
NEW INDIA ASSURANCE CO LTD VS. DEV MEDICAL AGENCY [LAWS(NCD)-2015-4-159] [REFERRED TO]
UNITED INDIA INSURANCE CO LTD VS. SANDI COLD STORAGE PVT LTD [LAWS(NCD)-2015-5-64] [REFERRED TO]
NVC GROUP FARMS VS. UNITED INDIA INSURANCE COMPANY LTD [LAWS(NCD)-2010-5-34] [REFERRED TO]
M/S. BALAJI TEXTILES VS. NEW INDIA ASSURANCE CO. LTD. [LAWS(NCD)-2022-1-11] [REFERRED TO]
GOYAL AND COMPANY VS. UNITED INDIA INSURANCE COMPANY LIMITED [LAWS(NCD)-2022-1-24] [REFERRED TO]
UNITED INDIA INSURANCE CO LTD VS. POONGDHAI TEXTILES (P) LTD [LAWS(NCD)-2019-7-93] [REFERRED TO]
BRANCH MANAGER NEW INDIA ASSURANCE CO LTD VS. A M TRADERS [LAWS(NCD)-2019-8-13] [REFERRED TO]
SPORTKING SYNTHETICS VS. UNITED INDIA INSURANCE CO LTD [LAWS(NCD)-2019-8-16] [REFERRED TO]
UNITED INDIA INSURANCE CO LTD VS. HUSSAIN HAIDER [LAWS(NCD)-2019-9-83] [REFERRED TO]
ORIENTAL INSURANCE CO. LTD VS. KAILASH KUMAR LUHARUKA [LAWS(NCD)-2020-7-10] [REFERRED TO]
NATIONAL INSURANCE CO LTD THROUGH NATIONAL LEGAL VERTICAL VS. KRISHNA SPICO INDUSTRIES PVT LTD [LAWS(NCD)-2020-7-55] [REFERRED TO]
STITCHERS INDIA VS. NATIONAL INSURANCE CO. LTD. [LAWS(NCD)-2016-10-100] [REFERRED TO]
A.V. COTTEX LIMITED VS. ORIENTAL INSURANCE CO. LTD. [LAWS(NCD)-2017-4-111] [REFERRED TO]
RAVI KUMAR S/O BIRENDRA PRASAD SINGH VS. ORIENTAL INSURANCE CO LTD & ORS [LAWS(NCD)-2018-1-158] [REFERRED TO]
KHADI UDYOG JATHLANA THROUGH ITS SECRETARY SH. RAJESH SINGLA, VILLAGE MANGLAI, TEHSIL & DISTRICT AMBALA HARYANA VS. ORIENTAL INSURANCE CO. LTD. THROUGH ITS SENIOR DIVISIONAL MANAGER, 170/2 [LAWS(NCD)-2016-5-86] [REFERRED TO]
ORIENTAL INSURANCE CO. LTD. THROUGH MANAGER, A VS. M/S. HIMACHAL PHARMACEUTICALS LTD. THROUGH ITS MANAGING PARTNER, SH. B.M. SOOD KANDRORI, PATHANKOT KANGRA HIMACHAL PRADESH [LAWS(NCD)-2016-9-82] [REFERRED TO]
THE NEW INDIA ASSURANCE CO LTD THROUGH ITS MANAGER, TOWER VS. R.P. OIL INDUSTRIES SRI RAMLAL AGARWAL, AT POST DHANMANDAL, C/O. M/S. RAM LAL & CO., 67/41, STRAND ROAD KOLKATA [LAWS(NCD)-2016-9-90] [REFERRED TO]
M/S. TOYOTA KIRLOSKAR MOTORS P. LTD., PLOT NO. 1, BIDADI INDUSTRIAL AREA, RAMNAGAR TALUK BANGLORE (RURAL) KARNATAKA VS. TIRATH SINGH OBEROI RESIDENT OF HOUSE NO. 1342, SECTOR 44 CHANDIGARH [LAWS(NCD)-2016-11-64] [REFERRED TO]
STITCHERS INDIA VS. NATIONAL INSURANCE CO. LTD. [LAWS(NCD)-2016-10-100] [REFERRED TO]
A.V. COTTEX LIMITED VS. ORIENTAL INSURANCE CO. LTD. [LAWS(NCD)-2017-4-111] [REFERRED TO]
UNITED INDIA INSURANCE CO LTD VS. POONGDHAI TEXTILES (P) LTD [LAWS(NCD)-2019-7-93] [REFERRED TO]
BRANCH MANAGER NEW INDIA ASSURANCE CO LTD VS. A M TRADERS [LAWS(NCD)-2019-8-13] [REFERRED TO]
SPORTKING SYNTHETICS VS. UNITED INDIA INSURANCE CO LTD [LAWS(NCD)-2019-8-16] [REFERRED TO]
UNITED INDIA INSURANCE CO LTD VS. HUSSAIN HAIDER [LAWS(NCD)-2019-9-83] [REFERRED TO]
ORIENTAL INSURANCE CO. LTD VS. KAILASH KUMAR LUHARUKA [LAWS(NCD)-2020-7-10] [REFERRED TO]
NATIONAL INSURANCE CO LTD THROUGH NATIONAL LEGAL VERTICAL VS. KRISHNA SPICO INDUSTRIES PVT LTD [LAWS(NCD)-2020-7-55] [REFERRED TO]
M/S. BALAJI TEXTILES VS. NEW INDIA ASSURANCE CO. LTD. [LAWS(NCD)-2022-1-11] [REFERRED TO]
GOYAL AND COMPANY VS. UNITED INDIA INSURANCE COMPANY LIMITED [LAWS(NCD)-2022-1-24] [REFERRED TO]
MAHAJAN OVERSEAS PRIVATE LIMITED VS. NEW INDIA ASSURANCE COMPANY LTD. AND ORS. [LAWS(NCD)-2016-4-6] [REFERRED TO]
GULSHAN CHEMICAL LIMITED VS. UNITED INDIA INSURANCE CO. LTD [LAWS(NCD)-2022-2-2] [REFERRED TO]
TOBACCO ENTERPRISES OF INDIA VS. NEW INDIA ASSURANCE COMPANY LIMITED [LAWS(NCD)-2021-9-58] [REFERRED TO]
FENASIA LIMITED VS. UNITED INDIA INSURANCE CO. LTD [LAWS(NCD)-2022-1-46] [REFERRED TO]
NEW INDIA ASSURANCE CO LTD VS. M/S SHIVALIK TUBE PVT LTD [LAWS(NCD)-2019-9-71] [REFERRED TO]
CHANDAN ASSOCIATES VS. NEW INDIA ASSURANCE CO. LTD. [LAWS(NCD)-2019-10-30] [REFERRED TO]
SUNIL GENERAL AGENCIES VS. NEW INDIA ASSURANCE CO LTD [LAWS(NCD)-2020-7-20] [REFERRED TO]
KRISHNA SPICO INDUSTRIES PVT LTD VS. NATIONAL INSURANCE COMPANY LIMITED [LAWS(NCD)-2020-7-54] [REFERRED TO]
ELECTRICITY COMPANY OF GHANA LTD & ANR VS. NATIONAL INSURANCE COMPANY LTD [LAWS(NCD)-2015-9-114] [REFERRED TO]
NATIONAL INSURANCE CO. LTD. VS. NOLI RAM & SONS [LAWS(NCD)-2017-5-29] [REFERRED TO]
FENASIA LIMITED VS. UNITED INDIA INSURANCE CO. LTD [LAWS(NCD)-2022-1-46] [REFERRED TO]
SUNIL GENERAL AGENCIES VS. NEW INDIA ASSURANCE CO LTD [LAWS(NCD)-2020-7-20] [REFERRED TO]
KRISHNA SPICO INDUSTRIES PVT LTD VS. NATIONAL INSURANCE COMPANY LIMITED [LAWS(NCD)-2020-7-54] [REFERRED TO]
GULSHAN CHEMICAL LIMITED VS. UNITED INDIA INSURANCE CO. LTD [LAWS(NCD)-2022-2-2] [REFERRED TO]
TOBACCO ENTERPRISES OF INDIA VS. NEW INDIA ASSURANCE COMPANY LIMITED [LAWS(NCD)-2021-9-58] [REFERRED TO]
NEW INDIA ASSURANCE CO LTD VS. M/S SHIVALIK TUBE PVT LTD [LAWS(NCD)-2019-9-71] [REFERRED TO]
CHANDAN ASSOCIATES VS. NEW INDIA ASSURANCE CO. LTD. [LAWS(NCD)-2019-10-30] [REFERRED TO]
MAHAJAN OVERSEAS PRIVATE LIMITED VS. NEW INDIA ASSURANCE COMPANY LTD. AND ORS. [LAWS(NCD)-2016-4-6] [REFERRED TO]
ELECTRICITY COMPANY OF GHANA LTD & ANR VS. NATIONAL INSURANCE COMPANY LTD [LAWS(NCD)-2015-9-114] [REFERRED TO]
NATIONAL INSURANCE CO. LTD. VS. NOLI RAM & SONS [LAWS(NCD)-2017-5-29] [REFERRED TO]
GOEL JEWELLERS VS. NATIONAL INSURANCE CO LTD [LAWS(NCD)-2011-7-1] [REFERRED TO]
GOEL JEWELLERS VS. NATIONAL INSURANCE CO LTD [LAWS(NCD)-2011-7-1] [REFERRED TO]
HARISHANKAR SUKLA VS. NEW INDIA ASSURANCE CO. LTD. [LAWS(NCD)-2012-1-85] [REFERRED TO]
ORIENTAL INSURANCE CO. LTD. VS. ISHWAR SINGH [LAWS(NCD)-2015-1-7] [REFERRED TO]
NIKON SYSTEMS P LIMITED VS. NATIONAL INSURANCE CO LTD [LAWS(NCD)-2011-2-16] [REFERRED]
ALIENS DEVELOPERS (P) LTD. AND ORS. VS. KATAKAM SRINIVASA RAO AND ORS. [LAWS(NCD)-2015-8-89] [REFERRED TO]
MEHTA WATCH INDUSTRIES SHRI RAMNIKLAL BHAICHANDBHAI MEHTA, RESIDING AT RAVI RATNA PARK, SHERI NO. 1, BLOCK NO. E/260, UNIVERSITY ROAD RAJKOT VS. UNITED INDIA INSURANCE CO. LTD. TO BE SERVED TO GENERAL MANAGER, DIVISION NO. 2, TORAL BUILDING, JAWAHAR ROAD RAJKOT [LAWS(NCD)-2016-8-49] [REFERRED TO]
M/S. REAL ISPAT AND POWER LIMITED VS. ORIENTAL INSURANCE COMPANY LIMITED [LAWS(NCD)-2016-7-71] [REFERRED TO]
M/S. SRIRAJ STEELS (P) LTD. REP. BY ITS DIRECTOR MR. S. SRIDHARAN SANNIYASIKUPPAM, PONDICHERRY VS. UNITED INDIA INSURANCE CO. LTD., REP. BY ITS BRANCH MANAGER, NO.24, III FLOOR, RATTAN BAZAR, CHENNAI [LAWS(MAD)-2017-2-101] [REFERRED TO]
NATIONAL INSURANCE COMPANY LIMITED VS. RAMDEO MODI [LAWS(NCD)-2017-3-79] [REFERRED TO]
JAGRUK NAGRIK VS. BANK OF INDIA [LAWS(NCD)-2019-5-118] [REFERRED TO]
SUBRAT JALAN VS. NEW INDIA ASSURANCE CO. LTD. [LAWS(NCD)-2022-1-25] [REFERRED TO]
CRYSTAL CROP PROTECTION PVT. LTD VS. NEW INDIA ASSURANCE CO. LTD. [LAWS(NCD)-2019-12-11] [REFERRED TO]
ORIENTAL INSURANCE CO. LTD VS. NARESH KUMAR JINDAL [LAWS(NCD)-2019-2-118] [REFERRED TO]
M.K.U. PRIVATE LTD VS. UNITED INDIA INSURANCE COMPANY LIMITED [LAWS(NCD)-2019-2-123] [REFERRED TO]
OM PARKASH VS. UNITED INDIA INSURANCE CO LTD [LAWS(NCD)-2016-8-110] [REFERRED TO]
NARENDER KUMAR JOSHI VS. RELIANCE GENERAL INSURANCE COMPANY LTD & ANR [LAWS(NCD)-2017-9-45] [REFERRED TO]
NATIONAL INSURANCE CO LTD VS. RICHARDSON & CRUDAS CO LTD [LAWS(NCD)-2018-4-46] [REFERRED TO]
JAGANNATHA POULTRIES VS. NEW INDIA ASSURANCE CO LTD [LAWS(NCD)-2012-1-37] [REFERRED TO]
R.R. INTERNATIONAL VS. NEW INDIA ASSURANCE CO. [LAWS(NCD)-2013-1-7] [REFERRED TO]
VIJAY SINGH TOMAR VS. NATIONAL INSURANCE CO. LTD [LAWS(NCD)-2013-8-21] [REFERRED TO]
AIR INDIA VS. M/S. M/S. KODY TECH LTD. [LAWS(MAD)-2014-2-14] [REFERRED TO (I)]
S.A. RAGHUNATHAN VS. UNITED INDIA INSURANCE COMPANY LIMITED CHENNAI [LAWS(MAD)-2014-3-37] [REFERRED TO]
ADARSH CHEMICALS AND FERTILIZERS LTD. VS. UNITED INDIA INSURANCE COMPANY LTD. [LAWS(NCD)-2013-9-84] [REFERRED TO]
ASHISH KUMAR JAISWAL VS. ICICI LOMBARD GENERAL INSURANCE COMPANY LTD. AND OTHERS [LAWS(NCD)-2017-1-61] [REFERRED TO]
SHIV VILLAS RESORTS PVT. LTD. VS. UNITED INDIA INSURANCE CO. LTD. & ANR. [LAWS(NCD)-2017-11-13] [REFERRED TO]
NATIONAL INSURANCE CO. LTD. VS. SANJEEV KUMAR [LAWS(NCD)-2017-11-38] [REFERRED TO]
CHANDAN NAG S/O NREPENDRA CHANDRA NAG VS. NATIONAL INSURANCE COMPANY LTD & 3 ORS [LAWS(NCD)-2018-2-98] [REFERRED TO]
JAI MATA SPINNERS LTD VS. NEW INDIA ASSURANCE CO LTD [LAWS(NCD)-2015-3-131] [REFERRED TO]
CIMMCO BIRLA LIMITED VS. CHAIRMAN AND MANAGING DIRECTOR NATIONAL INSURANCE COMPANY LIMITED [LAWS(NCD)-2009-12-17] [REFERRED TO]
RAUNAQ ICE & COLD STORAGE VS. NEW INDIA ASSURANCE CO. LTD. AND ORS. [LAWS(NCD)-2016-3-47] [REFERRED TO]
SHIVALIK CONTAINER PVT. LTD VS. ORIENTAL INSURANCE COMPANY LIMITED [LAWS(NCD)-2021-11-16] [REFERRED TO]
VENKATESH AGRO INDUSTRIES UDAYGIRI INDUSTRIAL DEVELOPMENT CO-OPERATIVE SOCIETY VS. ORIENTAL INSURANCE CO. LTD. [LAWS(NCD)-2022-3-29] [REFERRED TO]
SARVOTTAM PETROCHEM PRIVATE LTD VS. NATIONAL INSURANCE CO. LTD. [LAWS(NCD)-2022-1-32] [REFERRED TO]
CHAMAN LAL S/O RAM DEEN VS. ORIENTAL INSURANCE COMPANY LIMITED [LAWS(NCD)-2020-2-70] [REFERRED TO]
BIKANER AGENCY VS. UNITED INDIA INSURANCE COMPANY LIMITED [LAWS(NCD)-2018-9-24] [REFERRED TO]
NEW INDIA ASSURANCE CO LTD VS. JAMIA HAMDARD [LAWS(NCD)-2018-9-39] [REFERRED TO]
M/S. BOMMIDALA PURNAIAH HOLDINGS. (P) LTD. VS. NEW INDIA ASSURANCE COMPANY LTD. [LAWS(NCD)-2021-9-15] [REFERRED TO]
NEW INDIA ASSURANCE CO. LTD. VS. SRINIVASAN AUTOMOBIL PV. LTD. [LAWS(NCD)-2021-8-6] [REFERRED TO]
MAVJI KANJI JUNGI VS. M/S ORIENTAL INSURANCE COMPANY LTD [LAWS(NCD)-2020-12-11] [REFERRED TO]
OM PARKASH VS. UNITED INDIA INSURANCE CO LTD [LAWS(NCD)-2016-8-110] [REFERRED TO]
JAGRUK NAGRIK VS. BANK OF INDIA [LAWS(NCD)-2019-5-118] [REFERRED TO]
SUBRAT JALAN VS. NEW INDIA ASSURANCE CO. LTD. [LAWS(NCD)-2022-1-25] [REFERRED TO]
CRYSTAL CROP PROTECTION PVT. LTD VS. NEW INDIA ASSURANCE CO. LTD. [LAWS(NCD)-2019-12-11] [REFERRED TO]
ORIENTAL INSURANCE CO. LTD VS. NARESH KUMAR JINDAL [LAWS(NCD)-2019-2-118] [REFERRED TO]
M.K.U. PRIVATE LTD VS. UNITED INDIA INSURANCE COMPANY LIMITED [LAWS(NCD)-2019-2-123] [REFERRED TO]
M/S. REAL ISPAT AND POWER LIMITED VS. ORIENTAL INSURANCE COMPANY LIMITED [LAWS(NCD)-2016-7-71] [REFERRED TO]
MEHTA WATCH INDUSTRIES SHRI RAMNIKLAL BHAICHANDBHAI MEHTA, RESIDING AT RAVI RATNA PARK, SHERI NO. 1, BLOCK NO. E/260, UNIVERSITY ROAD RAJKOT VS. UNITED INDIA INSURANCE CO. LTD. TO BE SERVED TO GENERAL MANAGER, DIVISION NO. 2, TORAL BUILDING, JAWAHAR ROAD RAJKOT [LAWS(NCD)-2016-8-49] [REFERRED TO]
M/S. SRIRAJ STEELS (P) LTD. REP. BY ITS DIRECTOR MR. S. SRIDHARAN SANNIYASIKUPPAM, PONDICHERRY VS. UNITED INDIA INSURANCE CO. LTD., REP. BY ITS BRANCH MANAGER, NO.24, III FLOOR, RATTAN BAZAR, CHENNAI [LAWS(MAD)-2017-2-101] [REFERRED TO]
NATIONAL INSURANCE COMPANY LIMITED VS. RAMDEO MODI [LAWS(NCD)-2017-3-79] [REFERRED TO]
NARENDER KUMAR JOSHI VS. RELIANCE GENERAL INSURANCE COMPANY LTD & ANR [LAWS(NCD)-2017-9-45] [REFERRED TO]
NATIONAL INSURANCE CO LTD VS. RICHARDSON & CRUDAS CO LTD [LAWS(NCD)-2018-4-46] [REFERRED TO]
ALIENS DEVELOPERS (P) LTD. AND ORS. VS. KATAKAM SRINIVASA RAO AND ORS. [LAWS(NCD)-2015-8-89] [REFERRED TO]
HARISHANKAR SUKLA VS. NEW INDIA ASSURANCE CO. LTD. [LAWS(NCD)-2012-1-85] [REFERRED TO]
ORIENTAL INSURANCE CO. LTD. VS. ISHWAR SINGH [LAWS(NCD)-2015-1-7] [REFERRED TO]
NIKON SYSTEMS P LIMITED VS. NATIONAL INSURANCE CO LTD [LAWS(NCD)-2011-2-16] [REFERRED]
BIKANER AGENCY VS. UNITED INDIA INSURANCE COMPANY LIMITED [LAWS(NCD)-2018-9-24] [REFERRED TO]
NEW INDIA ASSURANCE CO LTD VS. JAMIA HAMDARD [LAWS(NCD)-2018-9-39] [REFERRED TO]
CHAMAN LAL S/O RAM DEEN VS. ORIENTAL INSURANCE COMPANY LIMITED [LAWS(NCD)-2020-2-70] [REFERRED TO]
MAVJI KANJI JUNGI VS. M/S ORIENTAL INSURANCE COMPANY LTD [LAWS(NCD)-2020-12-11] [REFERRED TO]
NEW INDIA ASSURANCE CO. LTD. VS. SRINIVASAN AUTOMOBIL PV. LTD. [LAWS(NCD)-2021-8-6] [REFERRED TO]
CHANDAN NAG S/O NREPENDRA CHANDRA NAG VS. NATIONAL INSURANCE COMPANY LTD & 3 ORS [LAWS(NCD)-2018-2-98] [REFERRED TO]
VENKATESH AGRO INDUSTRIES UDAYGIRI INDUSTRIAL DEVELOPMENT CO-OPERATIVE SOCIETY VS. ORIENTAL INSURANCE CO. LTD. [LAWS(NCD)-2022-3-29] [REFERRED TO]
SARVOTTAM PETROCHEM PRIVATE LTD VS. NATIONAL INSURANCE CO. LTD. [LAWS(NCD)-2022-1-32] [REFERRED TO]
SHIVALIK CONTAINER PVT. LTD VS. ORIENTAL INSURANCE COMPANY LIMITED [LAWS(NCD)-2021-11-16] [REFERRED TO]
M/S. BOMMIDALA PURNAIAH HOLDINGS. (P) LTD. VS. NEW INDIA ASSURANCE COMPANY LTD. [LAWS(NCD)-2021-9-15] [REFERRED TO]
RAUNAQ ICE & COLD STORAGE VS. NEW INDIA ASSURANCE CO. LTD. AND ORS. [LAWS(NCD)-2016-3-47] [REFERRED TO]
ASHISH KUMAR JAISWAL VS. ICICI LOMBARD GENERAL INSURANCE COMPANY LTD. AND OTHERS [LAWS(NCD)-2017-1-61] [REFERRED TO]
SHIV VILLAS RESORTS PVT. LTD. VS. UNITED INDIA INSURANCE CO. LTD. & ANR. [LAWS(NCD)-2017-11-13] [REFERRED TO]
NATIONAL INSURANCE CO. LTD. VS. SANJEEV KUMAR [LAWS(NCD)-2017-11-38] [REFERRED TO]
AIR INDIA VS. M/S. M/S. KODY TECH LTD. [LAWS(MAD)-2014-2-14] [REFERRED TO (I)]
S.A. RAGHUNATHAN VS. UNITED INDIA INSURANCE COMPANY LIMITED CHENNAI [LAWS(MAD)-2014-3-37] [REFERRED TO]
ADARSH CHEMICALS AND FERTILIZERS LTD. VS. UNITED INDIA INSURANCE COMPANY LTD. [LAWS(NCD)-2013-9-84] [REFERRED TO]
CIMMCO BIRLA LIMITED VS. CHAIRMAN AND MANAGING DIRECTOR NATIONAL INSURANCE COMPANY LIMITED [LAWS(NCD)-2009-12-17] [REFERRED TO]
JAI MATA SPINNERS LTD VS. NEW INDIA ASSURANCE CO LTD [LAWS(NCD)-2015-3-131] [REFERRED TO]
VIJAY SINGH TOMAR VS. NATIONAL INSURANCE CO. LTD [LAWS(NCD)-2013-8-21] [REFERRED TO]
R.R. INTERNATIONAL VS. NEW INDIA ASSURANCE CO. [LAWS(NCD)-2013-1-7] [REFERRED TO]
JAGANNATHA POULTRIES VS. NEW INDIA ASSURANCE CO LTD [LAWS(NCD)-2012-1-37] [REFERRED TO]
M/S. MICROTEX INDIA LTD. VS. INSURANCE REGULATORY & DEVELOPMENT AUTHORITY [LAWS(KAR)-2014-1-9] [REFERRED TO]
M/S. MICROTEX INDIA LTD. VS. INSURANCE REGULATORY & DEVELOPMENT AUTHORITY [LAWS(KAR)-2014-1-9] [REFERRED TO]
NEW INDIA ASSURANCE CO. LTD VS. UNION OF INDIA [LAWS(DLH)-2010-5-126] [REFERRED TO]
NATIONAL TEXTILE CORPORATION LTD VS. CENTRAL BOARD OF PROVIDENT FUND [LAWS(BOM)-2009-12-62] [REFERRED TO]
NEW INDIA ASSURANCE CO. LTD VS. UNION OF INDIA [LAWS(DLH)-2010-5-126] [REFERRED TO]
NATIONAL TEXTILE CORPORATION LTD VS. CENTRAL BOARD OF PROVIDENT FUND [LAWS(BOM)-2009-12-62] [REFERRED TO]
Microtex India Ltd., A Company incorporated under the provisions of Companies Act, 1956 having its registered office at Plot No. 33, Part 33-A, 34 C KIADB Industrial Area, Hosakote Bangalore Rural District Bangalore-562 114 Rep by its Director Gunna Ashok VS. [LAWS(KAR)-2012-8-580] [REFERRED TO]
Microtex India Ltd., A Company incorporated under the provisions of Companies Act, 1956 having its registered office at Plot No. 33, Part 33-A, 34 C KIADB Industrial Area, Hosakote Bangalore Rural District Bangalore-562 114 Rep by its Director Gunna Ashok VS. [LAWS(KAR)-2012-8-580] [REFERRED TO]
D.RAVEENDRA RAO VS. MANAGER UNITED INDIA INSURANCE COMPANY LTD [LAWS(APCDRC)-2011-4-14] [REFERRED TO]
D.RAVEENDRA RAO VS. MANAGER UNITED INDIA INSURANCE COMPANY LTD [LAWS(APCDRC)-2011-4-14] [REFERRED TO]
NEW INDIA ASSURANCE CO. LTD VS. SRI BUCHIYYAMMA RICE MILL [LAWS(SC)-2020-1-133] [REFERRED TO]
NEW INDIA ASSURANCE CO. LTD VS. SRI BUCHIYYAMMA RICE MILL [LAWS(SC)-2020-1-133] [REFERRED TO]
M/S NEW INDIA ASSURANCE CO. LTD VS. M/S LUXRA ENTERPRISES PVT. LTD [LAWS(SC)-2019-5-2] [REFERRED TO]
M/S NEW INDIA ASSURANCE CO. LTD VS. M/S LUXRA ENTERPRISES PVT. LTD [LAWS(SC)-2019-5-2] [REFERRED TO]
ORIENTAL INSURANCE COMPANY VS. PURNIMA ENTERPRISES [LAWS(PAT)-2010-9-234] [REFERRED TO]
ORIENTAL INSURANCE COMPANY VS. PURNIMA ENTERPRISES [LAWS(PAT)-2010-9-234] [REFERRED TO]
DICITEX FURNISHING LTD. VS. THE ORIENTAL INSURANCE CO. LTD. AND ORS. [LAWS(BOM)-2015-10-28] [REFERRED TO]
NORTH DELHI MUNICIPAL CORPORATION & ANR VS. SANJEEV OBEROI [LAWS(DLH)-2018-3-314] [REFERRED TO]
NORTH DELHI MUNICIPAL CORPORATION & ANR VS. SHISH PAL [LAWS(DLH)-2018-3-323] [REFERRED TO]
NORTH DELHI MUNICIPAL CORPORATION & ANR VS. SANJEEV OBEROI [LAWS(DLH)-2018-3-314] [REFERRED TO]
NORTH DELHI MUNICIPAL CORPORATION & ANR VS. SHISH PAL [LAWS(DLH)-2018-3-323] [REFERRED TO]
DICITEX FURNISHING LTD. VS. THE ORIENTAL INSURANCE CO. LTD. AND ORS. [LAWS(BOM)-2015-10-28] [REFERRED TO]
POYSHA PACKAGING PRIVATE LIMITED VS. ORIENTAL INSURANCE CO. LTD. [LAWS(DLH)-2021-9-88] [REFERRED TO]
EAST DELHI MUNICIPAL CORPORATION AND ANR VS. KAPIL KUMAR PURI [LAWS(DLH)-2018-3-481] [REFERRED TO]
NORTH DELHI MUNICIPAL CORPORATION AND ANR. VS. RAJ RANI [LAWS(DLH)-2018-3-482] [REFERRED TO]
POYSHA PACKAGING PRIVATE LIMITED VS. ORIENTAL INSURANCE CO. LTD. [LAWS(DLH)-2021-9-88] [REFERRED TO]
EAST DELHI MUNICIPAL CORPORATION AND ANR VS. KAPIL KUMAR PURI [LAWS(DLH)-2018-3-481] [REFERRED TO]
NORTH DELHI MUNICIPAL CORPORATION AND ANR. VS. RAJ RANI [LAWS(DLH)-2018-3-482] [REFERRED TO]
NORTH DELHI MUNICIPAL CORPORATION AND ANOTHER VS. KAMLESH KUMAR GUPTA [LAWS(DLH)-2018-3-475] [REFERRED TO]
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NORTH DELHI MUNICIPAL CORPORATION & ANR VS. MUNISH ANAND [LAWS(DLH)-2018-3-322] [REFERRED TO]
NORTH DELHI MUNICIPAL CORPORATION & ANR VS. MUNISH ANAND [LAWS(DLH)-2018-3-322] [REFERRED TO]
NORTH DELHI MUNICIPAL CORPORATION AND ANOTHER VS. KAMLESH KUMAR GUPTA [LAWS(DLH)-2018-3-475] [REFERRED TO]
NORTH DELHI MUNICIPAL CORPORATION AND ANR. VS. VIKRAM BHAGAT [LAWS(DLH)-2018-3-486] [REFERRED TO]
EAST DELHI MUNICIPAL CORPORATION VS. PAWAN KUMAR SURI [LAWS(DLH)-2018-3-316] [REFERRED TO]
NORTH DELHI MUNICIPAL CORPORATION AND ANR. VS. MUNISH ANAND [LAWS(DLH)-2018-3-480] [REFERRED TO]
EAST DELHI MUNICIPAL CORPORATION VS. ASHWANI KUMAR AGGARWAL [LAWS(DLH)-2018-3-485] [REFERRED TO]
EAST DELHI MUNICIPAL CORPORATION VS. PAWAN KUMAR SURI [LAWS(DLH)-2018-3-316] [REFERRED TO]
NORTH DELHI MUNICIPAL CORPORATION AND ANR. VS. MUNISH ANAND [LAWS(DLH)-2018-3-480] [REFERRED TO]
EAST DELHI MUNICIPAL CORPORATION VS. ASHWANI KUMAR AGGARWAL [LAWS(DLH)-2018-3-485] [REFERRED TO]
NORTH DELHI MUNICIPAL CORPORATION & ANR VS. RAJWANS VADHERA [LAWS(DLH)-2018-3-319] [REFERRED TO]
NORTH DELHI MUNICIPAL CORPORATION & ANR VS. RAJWANS VADHERA [LAWS(DLH)-2018-3-319] [REFERRED TO]
NORTH DELHI MUNICIPAL CORPORATION VS. KAMAL GUPTA [LAWS(DLH)-2018-3-324] [REFERRED TO]
NORTH DELHI MUNICIPAL CORPORATION VS. HARPREET ARORA [LAWS(DLH)-2018-3-479] [REFERRED TO]
NATIONAL INSURANCE COMPANY LIMITED VS. OPERA CLOTHING [LAWS(BOM)-2015-3-46] [REFERRED TO]
NORTH DELHI MUNICIPAL CORPORATION VS. HARPREET ARORA [LAWS(DLH)-2018-3-479] [REFERRED TO]
NORTH DELHI MUNICIPAL CORPORATION VS. KAMAL GUPTA [LAWS(DLH)-2018-3-324] [REFERRED TO]
NATIONAL INSURANCE COMPANY LIMITED VS. OPERA CLOTHING [LAWS(BOM)-2015-3-46] [REFERRED TO]
RELIANCE GENERAL INSURANCE COMPANY LTD VS. PERMANENT LOK ADALAT UTILITY SERVICES [LAWS(P&H)-2013-7-276] [REFERRED TO]
VARINDER JEET SINGH VS. MUNICIPAL CORPORATION OF DELHI [LAWS(DLH)-2013-1-317] [REFERRED TO]
VARINDER JEET SINGH VS. MUNICIPAL CORPORATION OF DELHI [LAWS(DLH)-2013-1-317] [REFERRED TO]
RELIANCE GENERAL INSURANCE COMPANY LTD VS. PERMANENT LOK ADALAT UTILITY SERVICES [LAWS(P&H)-2013-7-276] [REFERRED TO]
NEW INDIA ASSURANCE CO LTD VS. M K MOHAMMED ASLAM [LAWS(KER)-2015-9-199] [REFERRED]
NEW INDIA ASSURANCE CO LTD VS. M K MOHAMMED ASLAM [LAWS(KER)-2015-9-199] [REFERRED]
VARINDER JEET SINGH VS. MUNICIPAL CORPORATION OF DELHI [LAWS(DLH)-2012-1-557] [REFERRED TO]
ROYAL SUNDARAM ALLIANCE INSURANCE CO. LTD. VS. CEPCO INDUSTRIES PVT. LTD. [LAWS(DLH)-2015-11-277] [REFERRED TO]
ROYAL SUNDARAM ALLIANCE INSURANCE CO. LTD. VS. CEPCO INDUSTRIES PVT. LTD. [LAWS(DLH)-2015-11-277] [REFERRED TO]
VARINDER JEET SINGH VS. MUNICIPAL CORPORATION OF DELHI [LAWS(DLH)-2012-1-557] [REFERRED TO]


JUDGEMENT

H. L. Dattu, J. - (1.) This appeal is directed against the order passed by National Consumer Disputes Redressal Commission, New Delhi in Original Petition No. 135 of 2001 dated 19th day of January, 2003.
(2.) The brief facts are as under : The appellant is a registered partnership firm. Their line of activity is trading in cotton. For the purpose of their business, they had taken M/s. Jai Bharat Traders Cotton Ginning Mill on lease. The claim of the appellant is that an accidental fire took place in the godown of M/s. Jai Bharat Traders, leased by the appellant firm, where its cotton stocks were stored and insured at about 2.10 a.m. in the morning hours of 24.8.1999 and according to the appellant the estimated loss was of Rs. 1.90 crores. The cotton stocks in question were covered by seven insurance policies issued by respondent - Oriental Insurance Company Ltd. hereinafter for the sake of brevity referred to as insurer for a total sum of Rs. 1.98 crores during the period when the fire accident took place. The appellant made a claim of Rs. 1.90 crores towards loss of stock due to accidental fire in its business premises, with the insurer. Pursuant to the claim so made, the insurance company appointed one Sri K. Siva Prasad, a licensed surveyor for preliminary investigation and for submitting a preliminary report, about the cause of fire and the probable loss said to have been suffered by the insured. The surveyor having examined the place of fire accident gave preliminary report dated 09.09.1999 to the insurance company estimating the loss of stock at Rs. 1,73,92,310/-, however, had noticed in his report that the number of bales and borahs lying in the Godown and the actual quantity of lint damaged by fire has to be got confirmed from the accounts of the insured and also by physical verification of bale hoops. The insurer after receipt of the preliminary report of Sri K. Siva Prasad, had appointed Joint Surveyors M/s. Mehta and Padamsey and Kaypens, in terms of Section 64 UM(2) of the Insurance Act to give a joint report. They conducted a joint survey and in that, had estimated the loss of stock insured at Rs. 1,67,80,925/- and gave a report to that effect to the insurer. The insurer being of the view that the report is perfunctory, had appointed yet another Surveyor viz. Dinesh Gopal and Co. who, in turn appointed one Mr. Panchal, former DIG (Fire) CISF and Fire Adviser to the Government of India to investigate and submit a report, who in turn after investigation and survey submitted his report dated 07.05.2000, confirming the quantification made by the Joint Surveyor. Since the insurer was not satisfied with the aforesaid report also, appointed R. Srinivasan and Co., Chartered Accountant to give a fresh report by estimating the loss of stock insured due to accidental fire incident. After inspection of the godown and verifying the books of accounts, estimated the loss of stock at Rs. 1,05,00,817/-. The insurance company had placed the aforesaid report before the Joint Surveyor viz. M/s. Mehta and Padamsey and Kaypsens for their opinion. The joint surveyors in their clarificatory report dated 06.01.2001, did not agree with the findings of the chartered accountant, on the ground that the chartered accountant had based his report only after verifying the books of accounts for the period 01.10.1998 to 31.03.1999 and not till the date of fire accident.
(3.) Since there was inordinate delay in settling the lawful claim under the fire insurance policy, the appellant preferred original complaint before the National Consumer Forum against the insurer, inter alia, alleging that there was deficiency in service and, therefore, they are entitled for a sum of Rs. 1,67,80,925/- being the value of loss assessed by the Joint Surveyors and, therefore, sought a direction to the insurer for payment of the aforesaid amount with interest at 18% from the date of fire accident till its realization and for payment of a sum of Rs. 6,91,155/- being the value of the salvage as assessed by the surveyors and also to award damages in causing unnecessary and unwarranted delay in settling the claim under the insurance policy.;


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