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Bipinchandra Jayantilal Pandya (Deceased) Through Lrs. v/s Max New York Life Ins. Co. Ltd.

    Civil Revision Application No. 54 of 2012

    Decided On, 07 January 2013

    At, Gujarat State Consumer Disputes Redressal Commission Ahmedabad

    By, THE HONOURABLE MR. JUSTICE R.P. DHOLAKIA
    By, PRESIDENT
    By, THE HONOURABLE MRS. JYOTI P. JANI
    By, MEMBER & THE HONOURABLE MR. K.K. THAKKER
    By, MEMBER

   



Judgment Text

R.P. Dholakia, President

1. This is an application for review of the order dated 30.11.2012 rendered by this Commission in Appeal No. 626 of 2011.

2.Heard Mr. P.Y. Joshi, learned Advocate for the applicant. When the matter came up for admission hearing, Mr. Joshi has submitted an application and prayed that the application may be treated as Civil Misc. Application. Be that as it may, what the applicant wants is to review the order passed by this Commission in above appeal. This Commission has no power to review its own order. Hence, the application is required to be rejected. Rejected accordi

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ngly at the stage of admission. Application rejected.
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