MEHAR PADMA AGENCIES Vs. NATIONAL INSURANCE CO.
LAWS(APCDRC)-2004-12-1
ANDHRA PRADESH STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on December 27,2004

MEHAR PADMA AGENCIES Appellant
VERSUS
NATIONAL INSURANCE CO. Respondents

JUDGEMENT

I.VENKATANARAYANA,PRESIDENT - (1.) COMPLAINANT is the appellant. Aggrieved by the order of the District Consumer Forum, Visakhapatnam in C.D. No. 84/2002, the present appeal has been filed under Section 15 of the Consumer Protection Act, 1986.
(2.) THE facts leading to the filing of this appeal are set out as hereunder: The complainant has approached the District Forum seeking for a direction to pay a sum of Rs. 1,00,000/ - towards insurance claim and also to pay a sum of Rs. 10,000/ - for mental agony and Rs. 25,000/ - towards damages and costs of the complaint.
(3.) THE complainant is a pharmaceutical distributor doing business of selling medicines in wholesale and took an insurance policy from the opposite party. It is his case that a burglary took place in his shop and claimed insurance amount of Rs. 1,00,000/ -. First opposite party filed counter contending that the complainant failed to establish the theft by submitting documents to substantiate his claim. He filed the complaint only to avoid payment of instalments to the financial institution. The complaint is also frivolous and is liable to be dismissed.;


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