PRABHA TYAGI Vs. NATIONAL INSURANCE CO. LTD.
LAWS(SC)-2020-2-149
SUPREME COURT OF INDIA
Decided on February 28,2020

Prabha Tyagi Appellant
VERSUS
NATIONAL INSURANCE CO. LTD. Respondents

JUDGEMENT

- (1.)Leave granted.
(2.)This appeal arises from a judgment of the National Consumer Disputes Redressal Commission[1] dated 18 September 2018.
[1] "NCDRC"

(3.)On 12 June 2005, the spouse of the appellant obtained an insurance cover for a motor vehicle, which he owned, which was valid up to 11 June 2006. The limits of liability which were specified in the policy were as follows:
"Limits of Liability

Under Section 11-1(i) of the policy - Death of or bodily injury. Such amount as is necessary to meet there requirements of the Motor Vehicle Act, 1988. Under Section 11-1(ii) of the policy damage to third party property is Rs 7.5 lakhs P.A. Cover under Section III for Owner-Driver is Rs. 2.0 lakhs."

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