S.ANTHONY Vs. GOVERNMENT OF TAMIL NADU
LAWS(MAD)-2020-1-39
HIGH COURT OF MADRAS
Decided on January 03,2020

S.ANTHONY Appellant
VERSUS
GOVERNMENT OF TAMIL NADU Respondents

JUDGEMENT

N.ANAND VENKATESH,J. - (1.) This writ petition has been filed challenging the order passed by the 3rd respondent dated 03.01.2019, rejecting the claim made by the petitioner for medical reimbursement and for a consequential direction to direct the respondents to grant medical reimbursement towards the claim made by the petitioner for the medical treatment given to his wife.
(2.) The case of the petitioner is that he is a retired Government servant, who is a Member of the Tamil Nadu Government New Health Insurance Scheme for pensioners. The petitioner is contributing towards the said claim. The petitioner's wife suffered a serious problem and she has admitted in a hospital for an emergency operation. This operation was conducted in the year 2016 and the petitioner incurred a sum of Rs.2,03,841/- towards medical expenses.
(3.) The petitioner made a claim for Medical reimbursement and the same was rejected on the ground that the hospital where the operation was undertaken does not fall within the Network hospitals stipulated in the scheme.;


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