PRAMOD PODDAR Vs. BIRLA SUN LIFE INSURANCE COMPANY LIMITED
LAWS(NCD)-2020-1-108
NCDRC
Decided on January 30,2020

PRAMOD PODDAR Appellant
VERSUS
Birla Sun Life Insurance Company Limited Respondents

JUDGEMENT

V K Jain, J. - (1.) These revisions are directed against the order of the State Commission dated 10.6.2019 whereby the appeals preferred by the petitioner against the order of the District Forum dated 22.3.2018 were dismissed.
(2.) Late Smt.Rukmini Devi, mother of the petitioner had taken several insurance policies in her life time from different insurers. She had taken three insurance policies from Birla Sun Life Insurance Company Limited pursuant to three different proposals one dated 24.07.2009, the second dated 18.08.2010 and the third dated 31.08.2010. The policies were taken for a sum assured of Rs.2,50,140/- , Rs.4,90,000/- and Rs.8,00,000/- respectively. She also took an insurance policy from Aviva Life Insurance Company Ltd. for a sum assured of Rs.10,00,000/- submitting a proposal to the said company on 27.09.2010. She had taken two insurance policies from Bajaj Allianz Life Insurance Co. Ltd. one for Rs.2,80,000/- pursuant to a proposal dated 13.08.2010 and the other for Rs.5,60,000/- pursuant to a proposal dated 28.10.2010. She had taken a policy of Rs.9,00,000/- from Tata AIG Life Insurance Co. Ltd. in terms of a proposal dated 6.9.2010, besides taking an insurance policy of Rs.95,000/- from Sahara India Life Insurance Co. Ltd. in terms of a proposal dated 24.09.2010 and a policy of Rs.3,75,000/- from Reliance Life Insurance Co. Ltd. in terms of a proposal dated 27.7.2010.
(3.) Late Smt.Rukmini Devi having died on 21.12.2010, claims were preferred by the petitioner for policies he being the nominee of the deceased.;


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