BAJAJ ALLIANZ GENERAL INSURANCE CO. LTD. Vs. RAM REDDY
LAWS(NCD)-2020-1-86
NCDRC
Decided on January 23,2020

BAJAJ ALLIANZ GENERAL INSURANCE CO. LTD. Appellant
VERSUS
Ram Reddy Respondents




JUDGEMENT

S.M.KANTIKAR,J. - (1.) The present Revision Petition is against the impugned order dated 14.10.2011 of the Andhra Pradesh State Consumer Disputes Redressal Commission, Hyderabad (hereinafter "State Commission") in FA 699 of 2009, where the appeal was allowed and the order of the District Forum in CC. No. 9 of 2009 was set-aside.
(2.) Brief facts relevant for the disposal of the case are that the complainants' son had taken a policy from the OP for his vehicle on 27.03.2008. The period of insurance was 27.03.2008 to 26.3.2009. The insured had also paid premium to cover personal accident risk of owner- driver to the tune of Rs. 1 Lakh. On 6.04.2008 , the insured met with an accident which resulted in his death . The OP did not pay the claim amount to the nominees (complainants). Hence, a complaint was filed before the District Consumer Forum, Mahabubnagar (hereinafter referred as 'District Forum').
(3.) The complaint was resisted by the OP. It was contended that neither the information about the accident was given nor any claim form was furnished. Moreover, the complainants were not entitled to the claim as the insured did not possess a license at the time of the accident. This was mandatory as per the terms of the policy.;


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