UNITED INDIA INSURANCE COMPANY LTD Vs. KUTTYSANKARAN
LAWS(KERCDRC)-2010-6-10
KERALA STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on June 11,2010

UNITED INDIA INSURANCE COMPANY LTD Appellant
VERSUS
Kuttysankaran Respondents

JUDGEMENT

- (1.) THE appellant is the opposite party/United India Assurance Company Ltd in CC.146/2006 in the file of CDRF, Palakkad. The appellants are under orders to pay a sum of Rs.1,00,000/ - being the claim amount and Rs.10,000/ - as compensation and Rs.1000/ - as cost.
(2.) IT is the case of the complainant that he was covered by the medi claim policy issued by the opposite party and during the period he had to undergo a Coronary Artery Bypass operation. The claim submitted towards the medical expenses was repudiated alleging that he was having pre -existing diseases which were allegedly suppressed.
(3.) THE opposite parties/appellants has asserted with the complainant was having hyper tension for the last 10 years and asthma from 1973 onwards. The above facts were suppressed. The evidence adduced consisted of the proof affidavits of the respective sides, testimony of DW1 and Exts.A1 to A4 and B1 to B3.;


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