LIFE INSURANCE CORPORATION OF INDIA Vs. V.BABU NAIDU
LAWS(APCDRC)-2003-2-3
ANDHRA PRADESH STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on February 21,2003

LIFE INSURANCE CORPORATION OF INDIA Appellant
VERSUS
V.BABU NAIDU Respondents

JUDGEMENT

C.P.SURESH, J. - (1.) THE unsuccessful opposite parties in O.P. No. 163/1995 on the file of the District Forum, Visakhapatnam, are the appellants before this Commission.
(2.) THE facts in brief are the complainants husband late S. Appalanaidu has insured his life with the second opposite party on 28.3.1993, for Rs. 25,000/ - and obtained the policy. He died on 17.7.1993 at 7.20 a.m. due to throat cancer in Uttarapalli village. The claim preferred by the complainant was repudiated by the opposite parties.
(3.) THE opposite parties filed their written version admitting that the deceased has insured his life, but pleaded that the deceased has availed sick leave on different dates during 1991 -92 and 1993 and a few days before submission of the insurance proposal he was admitted in the T.B. Hospital at Hyderabad and took treatment from 13.3.1993 to 27.3.1993 for Bronchoigenic Carcinoma and he was also suffering from Oesophageal Cancer and, therefore, they have repudiated the policy. Basing on these pleadings and the evidence adduced, the District Forum allowed the complaint and directed the opposite parties to pay Rs. 25,000/ - with interest at 15 per cent per annum from 17.7.1993. Aggrieved by the said finding and order, the opposite parties preferred this appeal.;


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