BRANCH MANAGER, LIFE INSURANCE CORPORATION OF INDIA Vs. KOLLI VENKATESWARA RAO
LAWS(APCDRC)-2003-2-23
ANDHRA PRADESH STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on February 14,2003

BRANCH MANAGER, LIFE INSURANCE CORPORATION OF INDIA Appellant
VERSUS
KOLLI VENKATESWARA RAO Respondents

JUDGEMENT

P.RAMAKRISHNAM RAJU, J. - (1.) THE second opposite party in CD. 180/ 1995 on the file of the District Forum, Khammam is the appellant.
(2.) THE case of the complainant is that his wife late Rama Satyavani has insured her life with the opposite party for a sum of Rs.75, 000/ - commencing from 28.3.1991. While so, on 26.3.1994 at about 9.00 p.m. her saree caught fire from the kerosene stove and with a view to put off the same she ran into the bath room where she died instantaneously. The opposite party merely paid the premium amount of Rs.8, 327.00 to the complainant but he did not pay the amount legally due. As her death is accidental death, the complainant is entitled to double the assured amount. As the amount was not paid, he approached the District Forum.
(3.) IN the counter, the appellant, while admitting the policy bearing No.680552628 for Rs.75, 000/ - commencing from 28.3.1991, stated that since the duration of the policy from the date of commencement till death is less than three years, but only two years 11 months and 28 days, Clause IVB of the policy applies, and as such, the complainant is not entitled to the amount claimed. It is further stated that the deceased died due to suicide, and as such the complaint is not maintainable. The District Forum, however, observed that there is deficiency in service and accordingly directed the appellant to pay a sum of Rs.1, 50,000/with interest at 12 per cent per annum from the date of complaint till realization together with costs of Rs.2,000/ -, Hence the appeal.;


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