CHIEF MANAGER, RAJASTHAN STATE ROAD TRANSPORT CORPORATION Vs. ASHOK KUMAR
LAWS(NCD)-2020-1-20
NCDRC
Decided on January 06,2020

Chief Manager, Rajasthan State Road Transport Corporation Appellant
VERSUS
ASHOK KUMAR Respondents


Referred Judgements :-

STATE OF PUNJAB VS. RAM LUBHAYA BAGGA [REFERRED TO]


JUDGEMENT

PREM NARAIN,J. - (1.) The present revision petition no.2518 of 2014 has been filed against the judgment dated 12.03.2014 of the Rajasthan State Consumer Disputes Redressal Commission, Jaipur ('the State Commission') in First Appeal no.1113 of 2010.
(2.) The brief facts of the case are that the respondent/ complainant a driver with Ajmer Depot was suffering from heart ailments and received medical consultation initially at Jawaharlal Nehru Hospital, Ajmer on 24.06.2006. Thereafter he was referred to Jaipur on account of blockage of arteries on 02.07.2006. At Sawai Mansingh Hospital, Jaipur, the respondent was asked to get his angiography done from a private hospital as the angiography machine was not functioning at that hospital at the relevant time. The respondent got the angiography done on 16.07.2006 at Soni Hospital, Jaipur for which the respondent spent an amount of Rs.10,000/-.
(3.) From 13.08.2006 to 24.08.2006 the respondent on his own without any application or sanction or referral got himself treated in the State of Gujarat. The respondent was admitted at Krishna Heart and Super Speciality Hospital, Ahmedabad, Gujarat and underwent bypass surgery. The respondent incurred an expenditure of Rs.1,09,532.08 for the said surgery. The said hospital does not fall within the list of notified/ authorised hospitals under the applicable rules. On 06.02.2008, the respondent sent an undated application seeking reimbursement of the amount spent by him for the bypass surgery which was rejected by the Rajasthan State Road Transport Corporation on the ground that such medical treatment from a private hospital was not allowed under the relevant rules and it was sought without permission/ approval/ referral from the competent authorities.;


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