ASHA RANI Vs. UNITED INDIA INSURANCE COMPANY LIMITED
LAWS(PUNCDRC)-2010-9-2
PUNJAB STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on September 01,2010

ASHA RANI Appellant
VERSUS
UNITED INDIA INSURANCE COMPANY LIMITED Respondents

JUDGEMENT

- (1.) THE appellant was the owner of Mini Door 3 Wheeler bearing registration No. PB07 -K -9297. It was insured with the respondents for the period from 7.2.2002 to 6.2.2003.
(2.) IT was further pleaded that it met with an accident on 20.12.2002 in the Hadbast area of village Adda Fateh for which DDR No. 21 dated 22.12.2002 was got registered in PS Phagwara. It was extensively damaged in this accident. The insurance claim was also lodged with the respondents.
(3.) IT was further pleaded that the respondents had appointed Shri Rajeshwar Nath Surveyor who submitted his report and assessed the damage to the tune of Rs. 76,803. The insurance claimed lodged by the appellant was repudiated by the respondents. Hence, the complaint for insurance claim. Compensation, interest and costs were also prayed. The respondents filed the written statement. It was not denied that the appellant was the owner of the Mini Door 3 Wheeler bearing registration No.PB07 -K -9297 and that it was insured with the respondents. It was also not denied that it had met with an accident on 20.12.2002 for which DDR No. 21 dated 22.12.2002 was registered in Police Station, Phagwara. It was also admitted that after the receipt of the information from the appellant, the respondents had appointed the Surveyor who had assessed the loss to the tune of Rs. 73,775.30 on repair basis and Rs. 80,000 on total lossbasis. It was also admitted that the insurance claim lodged by the appellant was repudiated by the respondents.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.