NARENDER KUMAR JAIN Vs. LIFE INSURANCE CORPORATION OF INDIA
LAWS(NCD)-2020-2-43
NCDRC
Decided on February 11,2020

NARENDER KUMAR JAIN Appellant
VERSUS
LIFE INSURANCE CORPORATION OF INDIA Respondents




JUDGEMENT

S. M. Kantikar, J. - (1.) The arguments in this complaint were heard on 31.10.2018 and passed the following Order: Heard complainant in person and learned counsel for the respondent LIC of India and perused the material on record. All the revision petitions are dismissed. Reasoned judgment to follow. In pursuance to the said Order, reasons are as follow: 1. The present Revision Petitions have been filed against the common order dated 12.04.2016 passed by the Haryana State Consumer Disputes Redressal Commission, Panchkula, vide which all the appeals (Appeals No. 892 to 895 of 2015 & 33 to 38 of 2016) were accepted and consequently the complaints were dismissed.
(2.) The question involved in these revision petitions is whether insurance co.- LIC of India was justified in repudiation of insurance claim.
(3.) Briefly stated facts are that Laxmi Devi (since deceased- for short 'insured') purchased 13 life insurance policies as mentioned below- JUDGEMENT_43_LAWS(NCD)2_2020_1.html;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.