w w w . L a w y e r S e r v i c e s . i n



Birla Sun Life Insurance Company Ltd. v/s Mita B. Mehta


Company & Directors' Information:- BIRLA CORPORATION LIMITED [Active] CIN = L01132WB1919PLC003334

Company & Directors' Information:- MITA INDIA PRIVATE LIMITED [Active] CIN = U74900DL1998PTC097247

Company & Directors' Information:- O LIFE PRIVATE LIMITED [Active] CIN = U52399PN2013PTC146147

Company & Directors' Information:- MEHTA PRIVATE LIMITED [Active] CIN = U74140MH1940PTC003063

Company & Directors' Information:- SUN PVT LTD [Active] CIN = U24246RJ1984PTC003093

Company & Directors' Information:- G SUN INDIA PRIVATE LIMITED [Strike Off] CIN = U74899DL1995PTC071425

Company & Directors' Information:- MEHTA CORPORATION PRIVATE LIMITED [Strike Off] CIN = U17100MH1948PTC006191

Company & Directors' Information:- MEHTA AND COMPANY PRIVATE LIMITED [Active] CIN = U51990MH1990PTC056818

Company & Directors' Information:- I.N. INSURANCE COMPANY PRIVATE LIMITED [Strike Off] CIN = U67200DL1994PTC062554

    First Appeal No. 937 of 2016

    Decided On, 03 October 2017

    At, National Consumer Disputes Redressal Commission NCDRC

    By, THE HONOURABLE DR. B.C. GUPTA
    By, PRESIDING MEMBER & THE HONOURABLE DR. S.M. KANTIKAR
    By, MEMBER

    For the Appellant: Meenakshi Midha, Ensha Chhabra, Advocates. For the Respondent: K. L. Dave, Advocate.



Judgment Text

Dr. S. M. Kantikar, Member

1. This first appeal has been filed under Section 19 of the Consumer Protection Act, 1986 against the order dated 6.6.2016, passed in complaint Case No. 38 of 2009 by the Gujarat State Consumer Disputes Redressal Commission, Ahmedabad (in short, ‘the State Commission’), whereby the State Commission allowed the complaint and directed the OP to pay Rs.20,30,000/- alongwith interest @ 9% per annum from the date of repudiation till its realization.

2. The brief facts relevant for disposal of this appeal are that the Complainant, Mita B. Mehta’s husband, Bhupendrabhai Mehta (since deceased- Insured) had taken 'Dream Plan Policy' for a face value of Rs.43,500/- for 21 years i.e. from 9.6.2008 to 09.06.2029, issued by Birla Sun Life Insurance Company Ltd. (OP). The insurance included the policy amount of Rs.10,30,000/- and ADD rider insurance of Rs. 10,00,000/- on his own life. During the subsistence of the policy, the insured died due to accidental drowning on 14.6.2008. The complainant approached the OP and submitted the death claim of her husband along with necessary documents, but, vide letter dated 29.8.2008, the OP repudiated the claim of the complainant with the reason that the insured/deceased had given false answers to the questions in the proposal form. Thus, aggrieved by the unlawful repudiation and alleged deficiency in service, complainant filed complaint against OP before the State Commission for seeking award of Rs.20,30,000/- towards accident benefit along with interest, compensation for mental agony and the costs.

3. The OP resisted the complaint by filing a written version. The preliminary objection of OP was that, the complainant was not a consumer. The insured purposely had given wrong answers about his income, though he had signed the terms and conditions of the agreement in the proposal form after proper understanding. As the insured died within five days after issuance of insurance policy, the claim was investigated by the OP. As per the investigation report, the deceased had taken few other policies viz. one from LIC for Rs.2,50,000/-, also had applied on 15.03.2008 to ICICI prudential company and the policy was issued on 10.4.2008. He had also applied to Bharati Axa on 31-03-2008, but Bharati Axa rejected to issue the insurance policy on 5.4.2008. The said fact was never disclosed by the complainant during filling of the proposal form. Therefore, the claim was rightly repudiated.

4. The State Commission after hearing the parties, allowed the complaint and directed the OP to pay Rs.20,30,000/- with 9% interest from the date of repudiation along with Rs.5,000/- towards mental agony and Rs.3,000/- towards costs.

5. Being aggrieved by the impugned order, the OP filed this instant appeal.

6. We have heard the learned counsel for both the parties. The counsel for the complainant, Mr. K. L. Dave argued that on 14.6.2008, the insured/ deceased died due to accidental drowning. He brought our attention to the FIR, which revealed that the deceased got slipped in the deep water, while swimming in Country Club in the afternoon on 14.6.2008. The cause of death as drowning was mentioned in the Death certificate and Post Mortem (PM) report. The counsel further submitted that, the deceased had disclosed in the proposal form about the LIC policy for Rs.2.5 lakhs. He further submitted that the proposal form for Bharati Axa was filled on 31.3.2008, i.e. after filling the proposal form with the OP/company on 29.3.2008; hence, it was not a concealment.

7. Ms. Meenakshi Midha, Learned Counsel for OP submitted that the life assured had accepted the terms and conditions in the proposal form; thereafter, signed the declaration. Also, he had consented to the declaration under Section 45 of the Insurance Act, 1938. The deceased had disclosed about having only one insurance policy of LIC for Rs.2.5 lakhs. The counsel further submitted that, the insured had not disclosed that he had applied to ICICI Prudential Life Insurance Co. Ltd. on 15.3.2008 and also applied for another policy from Bharati Axa on 31.3.2008. The said proposal was rejected by Bharati Axa in April, 2008. Thus, it was a violation of Section 11 of the Insurance Act, 1938 and the Regulation 2(1)(d) of IRDA, which imposes a duty upon the proposer to disclose the material fact to the insurer to enable them to assist the risk to be undertaken.

8. There is delay of 11 days in filing the present first appeal. However, considering the points mentioned in the application for condonation of delay as well as arguments, the said delay is ordered to be condoned.

9. We have perused the Proposal form, the policy along with relevant documents and gave our thoughtful consideration. The main issue is that whether the deceased had not disclosed certain information and whether it was a 'material fact' in the eyes of law.

10. The counsel for the OP relied upon number of judgments titled as under:

1. Asha Garg & Ors. Vs. United India Insurance Co. Ltd. & Ors., 2006 (2) UC 869

2. ICICI Prudential Life Insurance Co. Ltd. Vs. Lalita Jain II (2015) CPJ 246

3. Life Insurance Corporation of India Vs. C. Venkataramudu II (2014) CPJ 190 (Para 8)

4. Dilraj Singh Vs. Life Insurance Corporation of India & Ors. IV (2015) CPJ 665 (Para 6)

5. Sahara India Life Insurance Co. Ltd. Vs. Rayani Ramanjaneyulu III (2014) CPJ 582 (Para 1)

6. Komal Sharma & Ors. Vs. Life Insurance Corporation of India I (2013) CPJ 606 (Para 8)

7. Satwant Kaur Sandhu Vs. New India Assurance Co. Ltd.(2009) 8 SCC 316 (Paras 18,22 and 25)

8. Life Insurance Corporation of India Vs. Neelam Sharma IV(2014) CPJ 658 (Paras 8 and 11).

11. In the instant case, the deceased had already declared about the policy which was taken from the LIC. It is pertinent to note that the complainant had submitted the proposal form to the OP/company on 29.3.2008, but thereafter on 31.3.2008, he had submitted the proposal form to Bharati Axa. Therefore, it was not a concealment. Now, the question remains about ICICI prudential insurance. It is an admitted fact that the ICICI prudential life had issued insurance policy to deceased on 10.4.2008 for the basic sum assured of Rs. 10 lakhs and add on benefit rider of Rs. 10 lakhs. For the said ICICI prudential Insurance, the complainant filed the proposal form on 15.3.2008 i.e. prior to the submission of application to the OP/insurance company. In this context, we need to decide whether the non-disclosure of the said policy was a material fact. Keeping in mind that the deceased had bonafide intention when he made a declaration of the LIC policy, which was already in existence and that he has not disclosed about the application/proposal submitted to ICICI; in our view, it appe

Please Login To View The Full Judgment!

ars to be an inadvertent error on the part of deceased. Also, when the ICICI had not issued any policy; in that case, the complainant had not declared the same in the proposal form in question. Thus, there was no mala fide intention on the part of the deceased. Considering the facts of the case, we are of the view that simple non-disclosure in the proposal form submitted to ICICI, when the policy was not in existence, is not a material fact in the instant case. In fact, the ICICI had issued policy in the month of April, 2008 only. Therefore, the repudiation done by the OP was unjust and unlawful. 12. On the basis of the foregoing discussion, we do not find any merit in the instant appeal; hence, it is dismissed. There shall be no order as to costs.
O R







Judgements of Similar Parties

26-06-2020 Reliance Nippon Life Insurance Co. Ltd. & Another Versus Sajal Kumar Banerjee National Consumer Disputes Redressal Commission NCDRC
26-06-2020 Reliance Life Insurance Co. Ltd. & Another Versus Girijabai & Others National Consumer Disputes Redressal Commission NCDRC
25-06-2020 Amar Plastics Versus Iffco-Tokio General Insurance Co. Ltd. & Another National Consumer Disputes Redressal Commission NCDRC
25-06-2020 United India Insurance Co. Ltd. Versus Amar Singh Raghuwanshi National Consumer Disputes Redressal Commission NCDRC
25-06-2020 M/s. Goodwill Leather Art Rep By its Prop Md Quddus ALi Alias Md Quddus Ali Molla Versus National Insurance Co. Ltd. & Others National Consumer Disputes Redressal Commission NCDRC
23-06-2020 M/s. Jain Textiles, Ashok Jain Versus United India Insurance Company Ltd. National Consumer Disputes Redressal Commission NCDRC
19-06-2020 Ram Avtar Versus National Insurance Co. Ltd. National Consumer Disputes Redressal Commission NCDRC
18-06-2020 Jaspreet Singh Bakshi Versus SBI General Insurance Company Ltd., Chandigarh & Others National Consumer Disputes Redressal Commission NCDRC
18-06-2020 Rajendra Singh & Others Versus National Insurance Company Limited & Others Supreme Court of India
16-06-2020 Subhash Mehta Versus HDFC Bank Ltd. National Consumer Disputes Redressal Commission NCDRC
16-06-2020 Savitha Versus M/s. Cholamandalam M.S. General Insurance Co. Ltd. & Others Supreme Court of India
15-06-2020 Piara Ram Versus National Insurance Co. Ltd. Through Its Manager, Punjab National Consumer Disputes Redressal Commission NCDRC
12-06-2020 M.H. Uma Maheshwari & Others Versus United India Insurance Co. Ltd. & Another Supreme Court of India
09-06-2020 Cry for Life Society, Thrissur, Represented by Its President, E.C. George & Others Versus Union of India, Represented by The Cabinet Secretary, New Delhi & Others High Court of Kerala
05-06-2020 Sun Pharma Laboratories Limited Versus BDR Pharmaceuticals International Pvt. Ltd. & Another High Court of Delhi
05-06-2020 Vinita Sethi Versus ICICI Prudential Life Insurance Company Ltd. & Another National Consumer Disputes Redressal Commission NCDRC
04-06-2020 Sun Mobility Private Limited Represented by its Managing Director Versus Arumugam Rajpendra Babu & Others High Court of Judicature at Madras
04-06-2020 M/s. United India Insurance Company Limited, Chennai Versus N. Prathap & Another High Court of Judicature at Madras
01-06-2020 P. Subramanian Versus The Insurance Ombudsman, Teynampet & Others High Court of Judicature at Madras
01-06-2020 Aditya Birla Money Limited, Rep. By its Head – Legal & Compliance, L.R. Murali Krishnan Versus The National Stock Exchange of India Limited, Investors Services Cell, Kotturpuram & Others High Court of Judicature at Madras
29-05-2020 The State of Kerala, Represented by Secretary To Government, Forest & Wild Life Department, Thiruvananthapuram & Others Versus Vishalakshi Amma High Court of Kerala
20-05-2020 M/s. Sun Pharmaceutical Industries Limited, Represented by its Authorised Signatory, Nilesh Mahendra Kumar Gandhi & Another Versus The Assistant Commercial Tax Officer (Check of Accounts) & Others High Court of Andhra Pradesh
19-05-2020 Branch Manager Tata AIG General Insurance Company Limited, Bilaspur C.G. Versus Kashi Ram Sahu & Others High Court of Chhattisgarh
04-05-2020 Priyambada Devi Birla & Birla Corporation Ltd. Versus Arvind Kumar Newar & Others High Court of Judicature at Calcutta
24-04-2020 Bajaj Allianz General Insurance Co. Ltd. & Another Versus The State of Madhya Pradesh Supreme Court of India
24-04-2020 Rare Metabolics Life Sciences Pvt. Ltd. & Another Versus Matrix Labs High Court of Delhi
20-04-2020 Liberty Group Limited t/a Liberty Life Versus K & D Telemarketing & Others Supreme Court of Appeal of South Africa
17-04-2020 Diljit Singh Bindra Versus Life Insurance Corporation of India Supreme Court of India
27-03-2020 M.C. Mehta Versus Union of India & Others Supreme Court of India
23-03-2020 The Branch Manager, National Insurance Company Limited, Sikkim Versus Bishal Chettri & Another High Court of Sikkim
20-03-2020 Branch Manager, Bajaj Allianz Life Insurance Co. Ltd., Punjab & Others Versus Dalbir Kaur National Consumer Disputes Redressal Commission NCDRC
20-03-2020 Oriental Insurance Company Limited Through Chief Manager Versus Arvind Kumar Jain National Consumer Disputes Redressal Commission NCDRC
13-03-2020 Ashawati Singh & Others Versus Life Insurance Corporation off India, Thrpugh Divisional Manager, Allahabad National Consumer Disputes Redressal Commission NCDRC
13-03-2020 Dr. Rajesh Jhorawat Versus Life Cell International Pvt. Ltd., Kancheepuram & Another National Consumer Disputes Redressal Commission NCDRC
13-03-2020 IFFCO-TOKIO General Insurance Co. Ltd., Represented by its Manager, K.S.C.M.F. Buildings, Bangalore Versus Mageswari & Others High Court of Judicature at Madras
13-03-2020 The National Insurance Co. Ltd., Kolkata, through its Regional Manager Versus Marotrao & Others In the High Court of Bombay at Nagpur
13-03-2020 The Branch Manager, National Insurance Co. Ltd. Versus Suchandra Basak West Bengal State Consumer Disputes Redressal Commission Kolkata
12-03-2020 The Branch Manager, National Insurance Co. Ltd. Versus Subhash Mahanta West Bengal State Consumer Disputes Redressal Commission Kolkata
12-03-2020 The Branch Manager, Oriental Insurance Company Limited, Tiruvannamalai Versus Poongavanam & Others High Court of Judicature at Madras
12-03-2020 M/s. National Insurance Co. Ltd., Puducherry Versus Rani & Others High Court of Judicature at Madras
12-03-2020 United India Insurance Co. Ltd., Tiruppur Versus Kaveriammal & Others High Court of Judicature at Madras
12-03-2020 National Insurance Co. Ltd., National Legal Vertical (Legal Cell), New Delhi Versus Biswadeb Koley & Others National Consumer Disputes Redressal Commission NCDRC
12-03-2020 Rajkumar Mehta Versus The Chairman, Tamil Nadu Electricity Board, Anna Salai & Others High Court of Judicature at Madras
11-03-2020 Agrocel Industries Pvt. Ltd. Versus United India Insurance Company Ltd. High Court of Judicature at Bombay
11-03-2020 S. Mahadevan Versus The General Manager, (Appellate Authority) Personnel Department, United India Insurance Company Ltd., Chennai High Court of Judicature at Madras
11-03-2020 Divisional Manager, M/s. Cholamandalam MS General Insurance Company Limited, Chennai Versus Anandan & Another High Court of Judicature at Madras
11-03-2020 M/s. United India Insurance Co. Ltd., Div. Office- I, Secunderabad Versus Syed Mohd. Rayees & Another High Court of for the State of Telangana
11-03-2020 M/s. National Insurance Co. Ltd., Basheerbagh, Hyderabad through local branch at Khammam Versus F.R. Phillip High Court of for the State of Telangana
10-03-2020 M/s. Professional Management Consultants (P) Ltd., Chennai Versus Employees State Insurance Corporation, Rep by its Joint Director, Chennai High Court of Judicature at Madras
09-03-2020 The Branch Manager, M/s The Oriental Insurance Company Ltd. Through Divisional Manager Versus Jayanti Devi & Others High Court of Jharkhand
06-03-2020 The Oriental Insurance Co., Ltd., Palghad, Kerala State Versus M. Arul @ Arulkumar & Others High Court of Judicature at Madras
06-03-2020 Mumtaz & Others Versus The National Insurance Co. Ltd., & Another High Court of Karnataka
06-03-2020 Poonam Devi & Others Versus Oriental Insurance Co. Ltd. Supreme Court of India
06-03-2020 National Insurance Co. Ltd., Rajasthan & Another Versus Bhawal Synthetics India Ltd., Rajasthan & Others National Consumer Disputes Redressal Commission NCDRC
05-03-2020 The Divisional Manager, Oriental Insurance Company Limited, Vellore Versus R. Damodharan & Another High Court of Judicature at Madras
05-03-2020 Divisional Manager, Oriental Insurance Co. Ltd., Divisional Office, Mythe Estate, Kaithu, Shimla, Himachala Pradesh Versus Bir Singh Rana National Consumer Disputes Redressal Commission NCDRC
05-03-2020 United India Insurance Co. Ltd., Chennai Versus B. Sudha & Others High Court of Judicature at Madras
05-03-2020 National Insurance Co. Ltd., Chennai Versus S. Chitirai Pandian & Others High Court of Judicature at Madras
04-03-2020 The Divisional Manager, The Oriental Insurance Co. Ltd., Tiruvannamalai Versus Suresh Kumar & Others High Court of Judicature at Madras
04-03-2020 Nirmala Kothari Versus United India Insurance Co. Ltd. Supreme Court of India
03-03-2020 Life Insurance Corporation Of India Through Its Additional Secretary(Legal), New Delhi Versus Raj Vilas Dongre & Others National Consumer Disputes Redressal Commission NCDRC
03-03-2020 Reliance General Insurance Co. Ltd., Salem Versus Parameshwari & Others High Court of Judicature at Madras
03-03-2020 The Oriental Insurance Co.Ltd., Broadway, Chennai & Another Versus G. Saravanan & Another High Court of Judicature at Madras
03-03-2020 M/s. Deluxe Enterprises, H.P. Versus Oriental Insurance Company Ltd., Punjab National Consumer Disputes Redressal Commission NCDRC
03-03-2020 United India Insurance Company Limited Versus Yechuri Nirmala & Others High Court of for the State of Telangana
02-03-2020 Branch Manager, National Insurance Co. Ltd., Represented by Regional Manager, National Insurance Co. Ltd., Bengaluru Versus Latha & Others High Court of Karnataka
02-03-2020 G.T.P. Transport Company, Swaranpuri, Salem & Another Versus National Insurance Company Ltd., Divisional Manager, Salem & Another High Court of Judicature at Madras
02-03-2020 The Oriental Insurance Co. Ltd., Represented by its Manager, Dharmapuri Versus Venkatraman & Others High Court of Judicature at Madras
02-03-2020 Royal Sundaram Alliance Insurance Co. Ltd., Chennai Versus Abutahir & Others High Court of Judicature at Madras
02-03-2020 Geetha & Others Versus United India Insurance Company Limited, Neyveli High Court of Judicature at Madras
02-03-2020 M/s. Bharti AXA General Insurance Co. Ltd., Doddaanekundi, Bangalore Versus Narasimman & Others High Court of Judicature at Madras
02-03-2020 Employees State Insurance Corporation, Represented by Its Director General, New Delhi & Others Versus Dr. P.S. Naina High Court of Kerala
28-02-2020 ICICI Prudential Life Insurance Company Limited, Represented by its Authorised Signatory & Others Versus Chittipolu Uma Telangana State Consumer Disputes Redressal Commission Hyderabad
28-02-2020 M/s. Techno Global Services Pvt. Ltd. & Another Versus National Insurance Co. Ltd. & Others West Bengal State Consumer Disputes Redressal Commission Kolkata
27-02-2020 National Insurance Co. Ltd. Versus Bhagwan Bhika Shirsath & Others High Court of Judicature at Bombay
27-02-2020 M/s. Royal Sundaram Alliance Insurance Co. Ltd., Chennai Versus Karmi Devi & Others High Court of Judicature at Madras
26-02-2020 The Oriental Insurance Company Limited, Chennai Versus M. Baby Rani & Others High Court of Judicature at Madras
26-02-2020 M/s. Food Corporation of India, Represented by its Area Manager, Coimbatore Versus Employees State Insurance Corporation, Represented by its Deputy Director, Coimbatore High Court of Judicature at Madras
25-02-2020 Life Insurance Corporation of India Versus Mukesh Poonamchand Shah Supreme Court of India
25-02-2020 Bajaj Allianz General Insurance Co. Ltd. Versus M/s. MPT Amtek Automotive Ltd. Delhi State Consumer Disputes Redressal Commission New Delhi
24-02-2020 The Branch Manager, The Oriental Insurance Co. Ltd., Divisional Office at Puducherry Versus Prabu, Rajendran, Senthilkumar, Nagappan, Chandrasekar & Minor Balaji, Rep. by his mother & next friend Jothi & Others High Court of Judicature at Madras
24-02-2020 Shriram General Insurance Company Ltd. Versus Arvind Chauhan & Others High Court of Uttarakhand
20-02-2020 Life Insurance Corporation of India, Through its Manager (L & HPF) Versus Meera Mehbubani Delhi State Consumer Disputes Redressal Commission New Delhi
20-02-2020 United India Insurance Co. Ltd. Motor TP Claims Hub, Represented by its Manager Versus T. Thimmanna & Others High Court of Karnataka
20-02-2020 Oriental Insurance Company Ltd., Maharashtra Versus M/s. Dangi Financial & Management Consultancy Pvt. Ltd. Maharashtra National Consumer Disputes Redressal Commission NCDRC
20-02-2020 S. Senguttuvel & Others Versus The Branch Manager, United India Insurance Co., Ltd., Salem & Others High Court of Judicature at Madras
19-02-2020 M/s. Pankaj Trading Company Proprietor Mr. Manoj Jain & Others Versus National Insurance Company Ltd. Rajnandgaon Chhattisgarh National Consumer Disputes Redressal Commission NCDRC
18-02-2020 The Branch Manager, Reliance General Insurance Co. Ltd. Versus Devikamma @ Devakemma & Others High Court of Karnataka Circuit Bench OF Kalaburagi
18-02-2020 M/s. Reliance General Insurance Company Versus Rakesh Sharma & Others Delhi State Consumer Disputes Redressal Commission New Delhi
18-02-2020 Vijay Mehta @ Bijal Mehta Versus State of Bihar High Court of Judicature at Patna
18-02-2020 National Insurance Co. Ltd. Versus Manjulaben Jayantibhai Usadadiya High Court of Gujarat At Ahmedabad
18-02-2020 Divisional Manager, United India Insurance Co. Ltd., Vellore V/S Rani & Another High Court of Judicature at Madras
18-02-2020 M/s. M.L. Spinners Pvt. Ltd., Haryana Versus Oriental Insurance Co. Ltd., Haryana & Another National Consumer Disputes Redressal Commission NCDRC
18-02-2020 M/s. Girdhari Lal Constructions (P) Ltd. Dwaraka, New Delhi, Registered Office Bhatinda, Punjab, Represented by Its Director, Vikas Mehta Versus Union of India, Represented by Its Secretary, Ministry of Housing & Urban Affairs, New Delhi & Others High Court of Kerala
17-02-2020 Magma Fincorp Ltd., Kolkata Versus Oriental Insurance Co. Ltd., New Delhi & Others National Consumer Disputes Redressal Commission NCDRC
17-02-2020 National Insurance Co. Ltd. Versus Veena Jain Delhi State Consumer Disputes Redressal Commission New Delhi
14-02-2020 HDFC Standard Life Insurance Co. Ltd. Versus Gangineni Vasundhara National Consumer Disputes Redressal Commission NCDRC
14-02-2020 M/s. Baspa Organics Limited V/S United India Insurance Company Limited Supreme Court of India
14-02-2020 National Insurance Company Ltd. Through Its Duly Constituted Attorney Manager, National Insurance Company Ltd., New Delhi Versus M/s. Ganpati Timber Store, By Proprietor Sh. Rajesh Khadariya & Another National Consumer Disputes Redressal Commission NCDRC
13-02-2020 Life Insurance Corporation of India Through Its Zonal Manager, Life Insurance Corporation Of India, New Delhi Versus Rajendra Sudamrao Shinde & Another National Consumer Disputes Redressal Commission NCDRC


LawyerServices is a Premium Legal Tech solution.


Lawyers, Law Firms, Government Departments and Corporates rely on us for, Workflow Automation, Data Aggregation, Timely Updates, Case Management, Intelligent Research, Latest Legal Data Updates and a LOT more!

If you are a legal professional, CONTACT US, in order to see how our UNIQUE solution can benefit your organization.

Features Intro Close Box