DEVENDRA NARAYAN DUBEY Vs. NATIONAL INSURANCE CO. LTD.
LAWS(NCD)-2020-1-134
NCDRC
Decided on January 31,2020

Devendra Narayan Dubey Appellant
VERSUS
NATIONAL INSURANCE CO. LTD. Respondents




JUDGEMENT

V.K. Jain,J. - (1.) The petitioner/complainant owned a jeep which he had got insured with the respondent company for the period from 24.08.2003 to 23.08.2004. The said vehicle having met with an accident near Mallee village of District Pauri Garhwal in Uttrakhand, the said vehicle got badly damaged. A claim for reimbursement in terms of the insurance policy was lodged by the complainant/petitioner with the respondent company. The claim was repudiated on the ground that the driver of the vehicle did not have a valid driving licence authorizing him to drive on a hilly road. Being aggrieved from the repudiation of the claim, the complainant approached the concerned District Forum by way of a consumer complaint.
(2.) The consumer complaint was resisted by the insurance company on the ground on which the claim was repudiated.
(3.) The District Forum having allowed the consumer complaint the insurer approached the concerned State Commission by way of an appeal. Vide impugned order dated 12.02.2008 the State Commission allowed the appeal and consequently dismissed the consumer complaint.;


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