PRESIDENT NATIONAL INSURANCE CO LTD Vs. VCLAYUDHAN N A
LAWS(KERCDRC)-2010-5-8
KERALA STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on May 11,2010

President National Insurance Co Ltd Appellant
VERSUS
Vclayudhan N A Respondents

JUDGEMENT

- (1.) THE appellants are the opposite parties/National Insurance Company Ltd. in CC:911/03 in the file of CDRF, Thrissur. The appellant is under orders to pay a sum of Rs.50,000/ - as insurance benefit and Rs.1000/ - as cost.
(2.) IT is the case of the complainant that he was covered by the accident benefit policy of the opposite party and during the period of policy coverage he fell down from a coconut tree and sustained serious injuries. He has sought for the entire sum assured.
(3.) THE opposite party has contended that the complainant has not sustained permanent total disability and other disabilities specified in the policy. The doctors have prescribed only six months rest. The evidence adduced consisting of Exts.Pl to P3, Exts.Rl, R2 series and R3.;


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