BHAGABAI Vs. ICICI LOMBARD GENERAL INSURANCE CO. LTD.
LAWS(MHCDRC)-2013-2-10
MAHARASHTRA STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on February 22,2013

BHAGABAI Appellant
VERSUS
ICICI LOMBARD GENERAL INSURANCE CO. LTD. Respondents

JUDGEMENT

B.A.SHAIKH,PRESIDING JUDICIAL MEMBER - (1.)THIS appeal is preferred against the judgment and order dated 18.7.2011 passed in CC
(2.)/2010 by the District Forum, Aurangabad, by which the said complaint has been dismissed. 2. The case set out by the complainant in complaint in brief is that the deceased Machindra Folane was a farmer and he was her husband. He died due to snake bite on 13.3.2006. She, therefore, submitted claim within stipulated time alongwith requisite documents through the opposite party No.2 Tahsildar to the opposite party No.1 Insurance Company seeking compensation of Rs. 1,00,000 under Farmers Personal Accident Insurance policy taken by the Government of Maharashtra. She did not receive compensation and, therefore, she claimed Rs 1,00,000, sum assured with interest alongwith compensation on account of mental harassment from the opposite parties.
(3.)THE opposite party No. 2 Tahsildar failed to appear before the District Forum below inspite of receiving notice of the complaint. Therefore, District Forum proceeded ex parte against it.
The opposite party No.1 filed written version and resisted the claim on the ground that the deceased Machindra was not a farmer and that the claim submitted by the complainant was not received by it and hence it is not liable to pay compensation.

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