PUTHUKKUDI MEETHAL THAIUDHEEN Vs. ICICI LOMBARD GENERAL INSURANCE CO.LTD.
LAWS(KERCDRC)-2010-5-14
KERALA STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on May 28,2010

Puthukkudi Meethal Thaiudheen Appellant
VERSUS
Icici Lombard General Insurance Co.Ltd. Respondents

JUDGEMENT

S.CHANDRA MOHAN NAIR, MEMBER - (1.) THE CDRF, Kozhikode vide its order dated 27.07.2007 has dismissed the complaint in C.C. 74/2006 and it is against the said dismissal that the complainant has come up in this appeal calling for the interference of this Commission as to the sustainability of the order passed by the Forum below.
(2.) THE complainants case before the Forum was that he had taken a Pravasi Bharatiya Bima Yojana Policy on 18.04.2005 on payment of premium of Rs. 861/ - in connection with his journey to Kuwait for joining a job. He had submitted before the Forum that he had been refused the job by his employer in Kuwait and his visa was cancelled. It was also submitted that he had returned to India on 09.06.2005. It is his grievance that though he had demanded an amount of Rs. 21,000/ - towards one way airfare from Kuwait to Kozhikode via Delhi and Rs. 30,000/ -being the expenses, as per the policy, the claim was rejected by the opposite party and hence the complaint was filed praying for directions to the opposite party to pay the abovesaid amounts.
(3.) THE opposite party in its version admitted that the complainant had taken the policy on 18.04.2005. But it was contended that the complainant had lost the job because of his failure to appear before his sponsor within the period specified and that it was after the long delay of 14 days that he had reported to his employer and lost the job due to his own fault and hence the opposite party was not liable to pay the amount claimed by the complainant. The complainant was examined as PW1 and Exts. A1 to A5 were marked on the side of the Complainant. Though nobody was examined on the side of opposite party Exts.B1 to B8 were marked on the side of the opposite party.;


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