DEVAKI V. K. Vs. DIVISIONAL MANAGER, ORIENTAL INSURANCE CO LTD
LAWS(NCD)-2020-7-70
NCDRC
Decided on July 22,2020

Devaki V. K. Appellant
VERSUS
Divisional Manager, Oriental Insurance Co Ltd Respondents

JUDGEMENT

- (1.) The present revision has been filed against the judgment dated 31.03.2015 of the Kerala State Consumer Disputes Redressal Commission, Thiruvananthapuram ('the State Commission') in Appeal no. 439 of 2013.
(2.) Heard the learned counsel for both the parties and perused the record.
(3.) The case of the petitioner/ complainant is that the vehicle was stolen during the currency of the policy given by the respondent/ opposite party. However, after about a year, the vehicle was recovered by the police and has also submitted a final report clearly indicating that the chassis and engine numbers of the recovered vehicle were the same as those of the stolen vehicle. This report was filed before the concerned Magistrate. Based on this report, the insurance company did not indemnify the loss. The petitioner/ complainant then filed a Consumer Complaint no. 223 of 2001 before the District Consumer Disputes Redressal Commission, Kannur, Kerala ('the District Forum').;


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