M K GEORGE Vs. NEW INDIA ASSURANCE CO LTD
LAWS(KERCDRC)-2010-4-9
KERALA STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on April 05,2010

M K George Appellant
VERSUS
NEW INDIA ASSURANCE CO LTD Respondents

JUDGEMENT

- (1.) THE appellant is the complainant/New India Assurance Company Ltd in CC:108/08 in the file of CDRF, Wayanad.
(2.) THE case of the complainant is that the tipper lorry owned by him and covered by the insurance policy issued by the opposite party met with an accident on 11/11/2007. The claim was repudiated on the ground of alleged policy violation.
(3.) IT is pointed out that the surveyor has only assessed the damages at Rs.1,08,030/ -. It is further alleged that there is clear policy violation as there were extra passengers in the tipper lorry which was permitted to carry only 3 persons. The evidence adduced consisted of the testimony of PW1, PW2, OPW1 to OPW3, Exts.A1 to A9 and B1 to B9.;


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