NEW INDIA ASSURANCE CO.LTD. Vs. I.P.RAJESWARAI, MATHA SILK HOUSE
LAWS(KERCDRC)-2009-3-6
KERALA STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on March 13,2009

NEW INDIA ASSURANCE CO.LTD. Appellant
VERSUS
I.P.Rajeswarai, Matha Silk House Respondents

JUDGEMENT

K.R.UDAYABHANU, PRESIDENT - (1.)The appellant is the opposite party/New India Assurance Company Ltd. that has challenged the order of the Forum in OP124/04 in the file of CDRF, Pathanamthitta. The Forum has ordered the appellant to pay a sum of Rs. 3,00,000 with interest at 10% from the date of complaint and compensation of Rs. 10,000 and cost of Rs.
(2.),500. It is also ordered that the amounts are to be paid within one month from the date of receipt of the order and in default to pay interest at the rate of 12%. 2. The case of the complainants who are the legal heirs of the deceased Purushothaman is that late Purushothaman had taken a Janatha Personal Accident Insurance Policy with the opposite party for a sum of Rs. 3,00,000. Purushothaman died in a train accident during the policy period, but the claim was repudiated by the appellant. The policy coverage is Rs. 3,00,000. The complainants had claimed the above amount with interest and compensation of Rs. 25,000.
(3.)The opposite parties had contended that there was discrepancy with respect to the claim. It is mentioned that the claim was made after a long gap of one year and that the Chemical Analysis report was not submitted.


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