DIVISIONAL MANAGER, NATIONAL INSURANCE COMPANY LTD Vs. RAJEESH C , S/O SAIDALAVI C
LAWS(KERCDRC)-2010-7-6
KERALA STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on July 21,2010

DIVISIONAL MANAGER, NATIONAL INSURANCE COMPANY LTD Appellant
VERSUS
Rajeesh C , S/O Saidalavi C Respondents

JUDGEMENT

- (1.) THE appellants are the opposite parties/Insurance Company in OP No. 375/2002 in the fie of CDRF, Kozhikode. The appellants are under orders to pay a sum of Rs. 38,661/ - as repair charges and a compensation of Rs. 5,000/ - and cost of Rs. 500/ -.
(2.) IT is the case of the complainant that the Tata Mini Lorry insured with the opposite parties overturned on 02 -07 -2001. The repair charges amounted to Rs. 38,661/ - as per the bills of the repairer. The claim was repudiated.
(3.) THE opposite parties/appellants have contended that there was violation of policy conditions as the investigator has reported that the vehicle was driven at the time by the complainant who did not have a driving licence. The evidence adduced consisted of the testimony of PW1 and Exts. A1 to A8.;


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