UNITED INDIA INSURANCE COMPANY LIMITED Vs. NISHA DEVI AND ORS
LAWS(HPCDRC)-2010-10-2
HIMACHAL PRADESH STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on October 20,2010

UNITED INDIA INSURANCE COMPANY LIMITED Appellant
VERSUS
Nisha Devi And Ors Respondents

JUDGEMENT

- (1.) FEELING dissatisfied from the order passed by District Consumer Disputes Redressal Forum, Hamirpur, H.P. dated 29.04.2009 in Consumer Complaint No.108/2007 titled as Nisha Devi and others versus United India Insurance Company Limited, the appellant has come before this Commission with the present appeal.
(2.) BRIEF facts as they emerge out of complaint are that deceased Shri Mohinder Chand was duly insured under Group Personal Accident Insurance Scheme policy in the sum of Rs.2,00,000/ - through Deputy Commissioner, Hamirpur, H.P. The case of the respondents is that deceaed Shri Mohinder Chand s body was found in Salasi Khad/Nallah and the claim was submitted to the appellant who repudiated the claim on the ground that deceased Shri Mohinder Chand was under depression and he might have committed suicide which does not fall within the purview if Group Personal Scheme. Feeling aggrieved by the said act of repudiation of claim by the appellant, the respondents filed the complaint before the Forum below, who passed the impugned order vide which the appellant was directed to pay Rs.2,00,000/ - to the respondents which is the sum assured with interest @ 9 % per annum from the date of filing of complaint, i.e. 20.11.2007 till realization besides cost which was assessed at Rs.2,000/ -. The amount was ordered to be awarded to the respondents in equal shares. However the amount of minor respondents No.2 and 3 was ordered to be deposited in a fixed deposit for minimum period till they attained majority.
(3.) FEELING aggrieved by the orders of District Forum below, the appellant came before this Commission with the present appeal. We have heard learned counsel for both the parties as well as have gone through the record of case file.;


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