BAPURAO KONDIBA PAWAR Vs. ICICI LOMBARD GENERAL INSURANCE CO LTD
LAWS(MHCDRC)-2013-11-1
MAHARASHTRA STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on November 29,2013

Bapurao Kondiba Pawar Appellant
VERSUS
ICICI LOMBARD GENERAL INSURANCE CO LTD Respondents

JUDGEMENT

NARENDRA KAWDE,MEMBER - (1.)ALL these appeals have been filed by the Appellants separately against the order dated 13.12.2010 passed by the District Consumer Disputes Redressal Forum, Satara in Consumer Complaint Nos.220/ 2010, 221/2010, 219/2010 and 212/2010. District Forum dismissed the consumer complaints by passing separate orders. Aggrieved thereby these appeals have been filed separately challenging the impugned orders of the District Forum.
(2.)SINCE all these appeals involve common question of facts and law and the grounds of dismissal in all these appeals are also common, all these appeals have been heard finally and disposed of by this common order.
(3.)ALL the Consumer Complaint Nos.220/ 2010, 221/2010, 219/2010 and 212/2010 were filed by the respective Appellants against the Opponent No. 1 ICICI Lombard General Insurance Co. (hereinafter referred to as "the Opponent Insurance Company" for the sake of brevity) for settlement of insurance claim payable under the policy arising out of injury to the insured person in Consumer Complaint No.220/ 2010 and death of the insured persons in Consumer Complaint Nos.221/2010,219/2010 and 212/2010 under the Personal Accident Policy subscribed by Government of Maharashtra as a welfare measure to extend the insurance cover to the farmers.
In Consumer Complaint No.220/2010 (Appeal No. 106/2011), the Insured Farmer/Complainant Shri Bapurao Kondiba Pawar was injured while traveling in bullock cart on return journey from the farm and incurred expenditure ofRs.10,000 in Civil Hospital, Satara. The claim preferred by the Complainant has not been settled thought the claim was preferred through the Government Agency way back in the year 2005. The claim was neither rejected nor accepted by the Insurance Company, therefore, after waiting for sufficiently long time the consumer complaint had been filed against the Opponent Insurance Company before the District Forum for claiming amount of Rs.50,000 as available under insurance scheme alongwith costs and compensation.

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