UNIVERSAL SOMPO GENERAL INSURANCE COMPANY LIMITED Vs. ANJU GARG
LAWS(NCD)-2020-10-40
NCDRC
Decided on October 06,2020

Universal Sompo General Insurance Company Limited Appellant
VERSUS
Anju Garg Respondents

JUDGEMENT

- (1.) The present revision petition has been filed by Universal Sompo General Insurance Company Ltd., against the judgment and order dated 18.03.2020 of the Uttar Pradesh State Consumer Disputes Redressal Commission, Lucknow ('the State Commission') in Appeal no. 2643 of 2016.
(2.) Heard the learned counsel for the petitioner at the admission stage. Learned counsel for the petitioner states that his basic ground in the revision petition is that the District Forum had allowed the compensation of Rs.5.00 lakh whereas the insurance per person was only for Rs.4.00 lakh as per the policy and as per the calculations. He states that the total sum insured in the group insurance policy and the total number of persons insured implies Rs.4.00 lakh as the insured amount per person.
(3.) Learned counsel further states that there is also an issue of Form 11 which relates to the registration of the firm with the Commercial Tax Department. It is stated that the deceased was not registered with the Commercial Tax Department as no Form 11 was issued. Thus, the deceased was not covered under the policy. Learned counsel for the petitioner also states that both the grounds were taken in the appeal before the State Commission, however, the State Commission has not looked into the issue of insured amount for one person. Therefore, the present revision petition has been filed.;


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