V R BABY, W/O B R BALARAMAN Vs. NATIONAL INSURANCE COMPANY LTD
LAWS(KERCDRC)-2010-11-6
KERALA STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on November 22,2010

V R Baby, W/O B R Balaraman Appellant
VERSUS
NATIONAL INSURANCE COMPANY LTD Respondents

JUDGEMENT

- (1.) THE appellant in A. 177/09 is the complainant and the appellants in A. 503/09 are the respondents/insurance company in OP. 96/03 in the file of CDRF, Thrissur. The opposite parties/insurance company is under orders to pay a sum of Rs. 1,81,463/ - and cost of Rs. 2000/ - to the complainant.
(2.) THE grievance of the complainant in A. 177/09 is that the matter has been disposed of after a lapse of about 6 years and yet no interest has been awarded. It is also pointed out that the opposite parties had not offered or tendered any amount prior to the filing of the complaint.
(3.) IT is the case of the complainant that the Cielo car owned by him was damaged in a fire accident. The repair cost as per the estimate of the manufacturer amounted to Rs. 3,80,000/ -. The opposite parties have offered only Rs. 1.25. lakhs. The vehicle has been insured for a sum of Rs. 3,25,000/ -. The complainant has claimed the above amount and interest at 18% and damages of Rs. 10,000/ -. The opposite parties have filed version denying that the manufacturer has estimated the repair cost as Rs. 3.8. lakhs. It is also denied that the sum of Rs. 1.25. lakhs was offered. According to the opposite party the surveyor has estimated the loss at Rs. 1,10,000/ - only. The date of accident is 20/11/2002. The vehicle is an old one ie six years and 8 months old.;


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