Saturday, November 16, 2019

Insurance—Where due to deficiency in service, the complainant has suffered loss...

2019(1) Law Herald (SC) 633 : 2019 LawHerald.Org 6O9 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice Dr. Dhananjaya Y. Chandrachud Hon'ble Mr. Justice Hetnant Gupta Civil...

Consumer Protection Act, 1986, S.27–Imposition of Penalty-Appellant was shown as Secretary...

2019(1) Law Herald (SC) 572 : 2018 LawHerald.Org 2135 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice R. Subhash Reddy Hon'ble Mr. Justice Uday Umesh Lalit Civil...

Consumer Protection Act, 1986, S. 12–Medical Negligence-Vegetative State–Child aged two and...

2019(1) Law Herald (SC) 552 : 2019 LawHerald.Org 602 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice Dr. Dhananjay Y. Chandrachud Hon'ble Mr. Justice Hemant Gupta Civil...

Consumer Complaint—Arbitration Clause in agreement cannot oust the jurisdiction of consumer...

2019(1) Law Herald (SC) 63 : 2018 LawHerald.Org 1961 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice Uday Umesh Lalit Hon'ble Mr. Justice Ashok Bhushan Review Petitoin...

Insurance Contract–An apprentice is not an employee in common parlance.

2009(1) LAW HERALD (SC) 465   IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice  Markandey Katju The Hon’ble Mr. Justice  R.M. Lodha Civil Appeal No(s)....

Consumer Protection Act, 1986, S.12—Housing—Delay in Delivering Possession—Subsequent purchaser is entitled...

2018(4) Law Herald (SC) 3402 : 2018 LawHerald.Org 1947 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice Uday Umesh Lalit Hon'ble Mr. Justice R. Subhash...

Consumer Protection Act, 1986, S.12~Consumer Complaint—Class Action–Notice–For filing ‘Class Action’ complaint...

2018(4) Law Herald (SC) 3395 : 2018 LawHerald.Org 1945 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice Uday Umesh Lalit Hon'ble Mr. Justice R. Subhash...

Medical Negligence–As long as the doctors have performed their duties and...

2010(2) LAW HERALD (SC) 763 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice Dalveer Bhandari The Hon’ble Mr. Justice Harjit Singh Bedi Civil Appeal No.1385 of...

Accident—Insurance—Cancellation of Policy—Intimation sent through registered post would be deemed to...

2018(4) Law Herald (SC) 2880 (FB) (Ker) : 2018 LawHerald.Org 1754 IN THE HIGH COURT OF KERALA Before Hon'ble Mr. Justice V. Chitambaresh Hon'ble Mr. Justice P.B....

Medical Negligence—Post surgery ailments—Patient was not able to prove that the...

2018(4) Law Herald (SC) 2772 : 2018 LawHerald.Org 1611 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice Abhay Manohar Sapre Hon'ble Mr. Justice Vineet Saran Civil...

Consumer–Housing–Unwarranted and unnecessary delay in granting sanction of construction plan—Compensation awarded.

2018(4) Law Herald (SC) 2750 : 2018 LawHerald.Org 1612 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice Abhay Manohar Sapre Hon'ble Mr. Justice Mohan M....

Medical Negligence–Expert opinion–Opinion of Expert Doctor obtained without sending him complete...

2010(1) LAW HERALD (SC) 359 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice G.S. Singhvi The Hon’ble Mr. Justice H.L. Dattu Civil Appeal No. 5991 of...

Forums below recorded a concurrent finding of fact that there is...

2010(1) LAW HERALD (SC) 75 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice D.K. Jain The Hon’ble Mr. Justice T.S. Thakur Civil Appeal No. 1064 of...

Consumer—Written Statement—Period of filing within 45 days and not beyond that—Judgment...

2038(3) Law Herald (SC) 1965 : 2018 LawHerald.Org 1411 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice R. F. Nariman Hon'ble Mr. Justice Indu Malhotra Civil...

IMP ::: Housing—Delay in Delivery—Merely saying that time is not specified...

2017(1) Law Herald (SC) 756 (NCDRC) : 2017 LawHerald.Org 811 IN THE NATIONAL CONSUMER DISPUTES REDRESSAL COMMISSION Before The Hon'ble Mrs. Presiding Member M. Shreesha Revision Petition...

Consumer Protection Act, 1986, S.12–insurance–Life Policy-Mere non disclosure of the earlier...

2017(1) Law Herald (SC) 754 (NCDRC) : 2017 LawHerald.Org 810 IN THE NATIONAL CONSUMER DISPUTES REDRESSAL COMMISSION Before The Hon'ble Mr. Presiding Member Dr. B.C. Gupta The Hon'ble...

Consumer Protection Act, 1986, S.12–lnsurance–Medical Policy-Merely because it has been mentioned...

2017(1) Law Herald (SC) 752 (NCDRC) : 2017 LawHerald.Org 809 IN THE NATIONAL CONSUMER DISPUTES REDRESSAL COMMISSION Before The Hon'ble Mr. Presiding Member K.S. Chaudhari Revision Petition...

Consumer Protection Act, 1986, S. 12—Medical Negligence—Patient was brought with the...

2017(1) Law Herald (SC) 750 (NCDRC) : 2017 LawHerald.Org 808      IN THE NATIONAL CONSUMER DISPUTES REDRESSAL COMMISSION Before The Hon'ble Mr. Presiding Member  Dr. S.M. Kantikar First...

Held; complainant is a renowned export/buying house recognized by Ministry of...

  2017(1) Law Herald (SC) 747 (NCDRC) : 2017 LawHerald.Org 807 IN THE NATIONAL CONSUMER DISPUTES REDRESSAL COMMISSION Before The Hon'ble Mr. Presiding Member Ajit Bharihoke The Hon'ble...

Consumer Protection Act, 1986, S.12–Consumer–insurance–Acceptance of policy-­Policy was not issued by...

2017  (1 ) Law Herald (SC) 743 (NCDRC) : 2017 LawHerald.Org 806 IN THE NATIONAL CONSUMER DISPUTES REDRESSAL COMMISSION Before The Hon'ble Mr. Presiding Member Ajit Bharihoke The...

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