UNITED INDIA INSURANCE COMPANY LIMITED Vs. RAJ RANI
LAWS(UTRCDRC)-2006-10-7
UNION TERRITORY STATE CONSUMER DISPUTE REDRESSAL COMMISSION
Decided on October 12,2006

UNITED INDIA INSURANCE COMPANY LIMITED Appellant
VERSUS
RAJ RANI Respondents

JUDGEMENT

- (1.)THIS appeal has been directed by the opposite parties against order dated 23.3.1999 passed by Consumer Disputes Redressal Forum, Rohtak (hereinafter to be referred as District Consumer Forum), vide which the complaint of respondents was accepted and the appellants were directed to pay Rs. 38,500 to the respondents along with interest @ 10% p.a. till the date of payment.
(2.)BRIEFLY stated the facts are that Sh. Karam Chand Taneja predecessor -in -interest of the respondents (complainants) was the registered owner of Bajaj Tempo Matador No. DDV -7501. During the pendency of the complaint, he died and his legal representatives were brought on record.
(3.)IT was next averred that on 26.9.1990 the said matador was going from Meham to Bhiwani and in the way, near village Sisar had met with an accident by chance and was completely damaged. The said vehicle was insured with United India Insurance Company. Accordingly, the Insurance Company was informed and Mr. Kirpal Singh was appointed as Surveyor who inspected the site and submitted report for compensation of Rs. 38,500 but the appellants did not make payment of the amount of compensation.
Alleging deficiency in service, the complaint was filed by Shri Karam Chand.



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