LIFE INSURANCE CORPORATION OF INDIA Vs. SUDHA JAIN
LAWS(DELCDRC)-2006-10-1
DELHI STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on October 31,2006

LIFE INSURANCE CORPORATION OF INDIA Appellant
VERSUS
SUDHA JAIN Respondents

JUDGEMENT

- (1.) THE respondent has appeared on his own and argued the matter and as such appeal is being decided on merit.
(2.) VIDE impugned order dated 25.4.2006 the appellant has been directed to pay Rs. 45,50,000 towards insurance amount of the insured and Rs. 10,000 as cost and compensation by holding that the claim of the LRs. of the insured was wrongly repudiated on the ground that the insured had concealed the factum of being suffering from diabetes while obtaining the policy covering risk of life.
(3.) FEELING aggrieved the appellant has preferred this appeal. Broad facts are more or less admitted. On the basis of the proposal form dated 31.3.2004 which was under written by the appellant on 15.4.2004, the risk on the life of late Sh. Dinesh Kumar Jain was accepted and the first premium -cum -acceptance letter was issued by the appellant against premium of Rs. 14,336. In the process the deceased was medically examined by the panel doctors of the appellant and nothing was revealed relating to his general health which could go against him.;


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