CENTRAL SCIENTIFIC SUPPLIES CO. LTD Vs. LIFE INSURANCE CORPORATION OF INDIA
LAWS(TNCDRC)-2008-11-40
TAMIL NADU STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on November 19,2008

Appellant
VERSUS
Respondents

JUDGEMENT

N.KANNADASAN, J. - (1.) APPELLANTS are the complainants and the respondent is the opposite party before the District Forum.
(2.) COMPLAINANT has filed the complaint before the District Forum, under the following the circumstances: The complainants on behalf of their employees have entered into an agreement with the opposite party. As per the said agreement, the opposite party has agreed to extend the benefit of Pure Endowment Plan to the employees of the complainants, for the payment of the gratuity amount as and when the claims are made by the complainants. According to the complainant, eventhough the opposite parties by communication dt.10.2.1997 (Ex.A3), demanded the complainant to pay a sum of Rs.31,445/-, which was complied with and later on the complainants have chosen to send discharge vouchers for three of their employees to sanction a sum of Rs.94,908/-.opposite parties have suddenly turn around and took a stand that the complainants are liable to pay a huge sum of Rs.3,36,079/- by way of premium and a communication dt.28.2.1997 (Ex.A5) was sent by the opposite parties, claiming the said amount. Thereafter, the complainants have protested through their letter dt.27.3.1997 (Ex.A6). Inspite of their protest, the opposite parties have not come forward to settle the amounts, and hence the complainants have approached the District Forum, seeking relief as stated therein.
(3.) OPPOSITE parties resisted the complaint that as per clause 5 of the agreement (Ex.A2), the Corporation is entitled to vary the terms and conditions of the policy and accordingly they have demanded the enhanced amount of premium for the purpose of complying with the demand of the complainants.;


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