BAJAJ ALLIANZ LIFE INSURANCE COMPANY LIMITED Vs. SUKHJIT KAUR W/O LATE SHRIHARBHANJAN SINGH
LAWS(NCD)-2020-10-14
NCDRC
Decided on October 29,2020

BAJAJ ALLIANZ LIFE INSURANCE COMPANY LIMITED Appellant
VERSUS
Sukhjit Kaur W/O Late Shriharbhanjan Singh Respondents

JUDGEMENT

V.K.JAIN,J. - (1.) Late Sh. Harbhajan Singh husband of the complainant obtained an insurance policy from the appellant. In the proposal form submitted by him, he had claimed annual income of Rs.2.5 lacs. He having died, a claim in terms of the insurance policy was lodged by the complainant she being his widow. The claim was rejected vide letter dated 08.05.2018 which to the extent it is relevant, reads as under: We would like to inform you that the company had covered the risk for the above said policy on the basis of the facts mentioned in the proposal form. However, on receiving the death claim intimation for the above said policy, the various investigations done/the various medical records received reveal certain facts, which were known to the deceased life assured and were not disclosed to us. Hence, the death claim under above mentioned policy has been declined for the following reasons: It is a case of misrepresentation of material facts - Life assured was BPL card holder.
(2.) Being aggrieved from the rejection of the claim, the complainant approached the concerned State Commission by way of a Consumer Complaint.
(3.) The complaint was resisted by the insurer primarily on the ground that the deceased did not have the income claimed in the proposal he being the holder of a BPL card and he had made a misrepresentation with respect to his annual income. This is also the submission of the learned counsel for the appellant that had the deceased disclosed his correct income to the insurer, the policy of Rs.19.80 lacs would not have been granted to him since the extent of the insurance coverage depends upon the income of the insured.;


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