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



K. Latha v/s M/s. Birla Sun Life Insurance Co. Ltd.


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

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

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

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

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

    Complaint Case No. 193 of 2013

    Decided On, 06 July 2017

    At, Telangana State Consumer Disputes Redressal Commission Hyderabad

    By, THE HONOURABLE MR. JUSTICE B.N. RAO NALLA
    By, PRESIDENT & THE HONOURABLE MR. PATIL VITHAL RAO
    By, JUDICIAL MEMBER

    For the Complainant: M/s. V. Gouri sankara Rao, Advocate. For the Opposite Parties: R. Veerender Kumar, Advocate.



Judgment Text

Oral order: (B.N. Rao Nalla, President)

1. This is a complaint filed Under Section 17(1)(a)(i) of the Consumer Protection Act, 1986 by the complainant to direct the opposite party to pay enhanced assured sum of Rs.28,00,000/- and basic assured sum of Rs.2,00,000/- along with interest @ 18% pa from 27.06.2012 till the ate of realization, to pay compensation of Rs.3,00,000/- and costs of Rs.25,000/-.

2. For the sake of convenience, the parties are described as arrayed in the complaint

3. The case of the complainant in brief, is that her husband, during his life time, obtained Birla Sun Life Insurance Dream Endowment Plan Policy bearing No. 004198152 for enhanced Assured sum of Rs.28,00,000/- and basic assured sum of Rs.2,00,000/- totalling Rs.30,00,000/- on 28.06.2010 after paying first premium amount of Rs.66,201/- and submitted his proposal form on 22.06.2010. Its maturity date was 28.06.2040 and the term of the policy was 30 years. The pay term was 10 years. The policy covers BSLI Dream Endow Life-Term 30 Pay GSD 30 and BSLI Dream Endowment BSA-Term 30 Pay 10. Her husband was paying the premiums regularly. While the matter stood thus, her husband died on 27.06.2012 due to Plasma Cell Leukemia, i.e, Blood Cancer and it was registered on 29.08.2012. On 31.10.2012, the opposite party repudiated the claim on the ground that the life assured suppressed Diabetes Mellitus in the application for the insurance on 22.06.2010. She requested the Claims Redressal Machinery on 28.11.2012 to review the claim on the ground that the insured was not having DM before submitting his application. However, it confirmed the repudiation vide their reply dated 31.12.2012, while sending back the cheque for Rs.75,671.42 and Rs.66, 201/- towards the surrender amount and return of the last premium amount. On 12.06.2013 , she got issued a legal notice to the opposite party requesting to furnish copies of the Insurance policy as well as application for insurance of her husband but they did not supply the same. On her complaint, the Hon’ble Insurance Ombudsman replied on 30.04.2013 stating that they have monetary jurisdiction upto Rs.20,00,000/- only and since the claim was about Rs.28,00,000/- , hence they have no pecuniary jurisdiction. There is no nexus between the alleged suppressed disease of DM with that of cancer. Her husband was never treated for DM prior to 22.6.2010. Her husband was admitted in Yashoda Hospital, Hyderabad with complaints of fever, head-ache, Myalgia and vomiting with 6-7 days duration for the first time. After investigations, it was diagnosed as Plasma Cell Leukaemia Tumour Lysis Syndrome and he was discharged on 23.07.2010. He was admitted at Omega Hospitals and there it was confirmed that the patient was suffering from Plasma Cell Leukaemia and discharged on 7.8.2010. The insured died on 27.06.2012 at his house with cancer. Diabetes neither causes cancer nor aggravates cancer. There was no evidence that her husband was treated for DM prior to the date of proposal. Hence the repudiation of the claim amounts to deficiency in service and also unfair trade practice on the part of the opposite party. Hence the complaint.

4. The opposite party filed written statement, while admitting issuance of policy in question on 28.06.2010 to the husband of the complainant and complainant is the nominee and receipt of intimation of death of DLI (Deceased Life Insured) on 27.06.2012 and death claim on 29.08.2012, contended that during the course of investigation, it was established that the DLI was under treatment for Diabetes Mellitus prior to the application . Moreover, it was also established that the DLA was suffering from Plasma Cell Leukaemia and Type II DM from the Medical Documents of Omega Hospital and in the Clinical Summary For New Admission that the life assured was suffering from Diabetes Mellitus since 9 years. But the said fact was not disclosed by the life assured in the proposal form. However, without admitting any liability under the policy, they refunded the cash surrender value under the policy as ex-gratia amounting to Rs.75,671.42 and another cheque amounting to Rs.66,201/- as refund of the premium received, after the death of DLA, towards full and final payment vide letter dated 10.09.2012. The opposite party has rightly repudiated the claim of the complaint on the ground of suppression of material facts by the DLI at the time of filling up of the proposal form. Hence prayed to dismiss the complaint.

5. During the course of enquiry, in order to prove her case, the complainant filed her evidence affidavit and got marked Ex. A1 to A and on behalf of the opposite party filed the evidence affidavit of Mrs. Kshama Priyadarshini, Authorized representative of opposite party and Ex. B-1 to B-7 are marked.

6. Counsel for the complainant and the opposite party had advanced their arguments reiterating the contents of complaint, written statement , affidavit evidence in addition to filing of written arguments. Heard both sides.

7. The points that arises for consideration are

(i) Where there is any deficiency in service on the part of the opposite party and whether the complainant is entitled for the reliefs as prayed for ? If so,

(ii) to what relief ?

8. POINT NO. 1:

There is no dispute that the life assured/husband of the complainant obtained BSLI Dream Endowment Plan Policy in question on 28.06.2010 from the opposite party for an assured sum amounting to Rs.2,00,000/- and an enhanced assured sum of Rs.28,00,000/- vide Ex. B-1, for which, a premium amount of Rs.66,201/- was paid vide Ex. A-2. There is also no dispute that the complainant is the nominee. There is also no dispute that the husband of the complainant/life assured died on 27.06.2012 due to Blood cancer. There is also no dispute that the Insurance claim submitted by the complainant was repudiated on the ground of suppression of disease, i.e, Diabetes Mellitus in the proposal from by the husband of the complainant on 22.6.2010. There is also no dispute that the opposite party sent back to the complainant the cheques for Rs.75,671.42 and Rs.66, 201/- towards the surrender amount and return of the last premium amount. The only question is whether there is suppression of the disease in the proposal form by the DLI/husband of the complainant.

9. (i) The contention of the complainant is that the opposite party repudiated the Insurance claim submitted by her after death of her husband/life assured amounts to deficiency in service and unfair trade practice on the part of the opposite party.

(ii) The opposite party rebutted the same contending that, during the course of investigation, it was established that the DLI was under treatment for Diabetes Mellitus prior to the application. Further, it was established that the DLA was suffering from Plasma Cell and Type II DM. The said fact was also evident from the Medical documents of Omega Hospital and in the clinical summary for New Admission that the complainant was suffering from Diabetes Mellitus since 9 years.

(iii) In her evidence affidavit, the complainant stated that repudiation of the claim on the ground of suppression of material fact , i.e., Diabetes Mellitus in the application for Insurance dated 22.6.2010 is not correct and valid. Her husband died on 27.06.2010 due to Plasma Cell Leukaemia, i.e. Blood Cancer. There is no nexus between the alleged suppressed diseases of DM with that of Cancer. Her husband never treated for DM prior to 22.06.2010. As such, the alleged DM has nothing to do with the Cancer. She argued that diabetes neither causes cancer nor aggravates cancer. Further, she challenged the opposite party to show that there is any contemporaneous evidence, such as, investigation reports, prescriptions, Medical bills, hospital discharge summaries or any certificate issued by any doctor stating that her husband was treated for DM in any particular period of time prior to the date of proposal. She stated that in the Discharge Summary dated 23.07.2010 issued by Yashoda Hospital in the ‘Past History’ column, it was mentioned as 'known case of Diabetes Mellitus Type-II on treatment'. In fact, the said entry is an erroneous one. Her husband was not a Diabetic patient. Admitting the typographical mistake occurred in the case sheet, on 17.09.2010, Dr. A. Kamalesh, the Consultant physician of Yashoda Hospital certified that her husband does not have pre-existing DM/HTN as mentioned in the Discharge Summary due to mistaken information. She further stated that on 30.08.2010 Dr. Satya Dattatreya, Omega Hospitals also issued a certificate stating that his husband had no history of Diabetes, Hypertension, or cardio pulmonary problems and he further stated that the treatment of Multiple Myeloma includes high does Dexamethasone, which is bound to cause rise in blood sugar levels for which a Physician was consulted, who, accordingly prescribed mild oral anti diabetics to be taken as long as the treatment of Multiple Myeloma with steroids ( Dexamethasone) would continue ( approximately 16-20 weeks).

(iv) We have perused the medical record. Ex. A-12, Discharge Summary, dated 23.07.2010, issued by Yashoda Hospital discloses that the patient was admitted in their hospital with the complaints of fever, headache, Myalgia and vomiting since 6-7 days and finally he was diagnosed as , Plasma Cell Leukaemia ( under evaluation) Tumour Lysis Syndrome. In the Past History, it is mentioned that the patient was known case of Diabetes Mellitus type –II on treatment. But the complainant contended that the said entry is an erroneous one and her husband was not a Diabetic patient. Admitting the typographical mistake occurred in the case sheet, on 17.09.2010, Dr. A. Kamalesh of Yashoda Hospital vide Ex. A-15 and the certificate dated 30.08.2010 issued by Dr. P. Satya Dattatreya of Omega Hospitals under Ex. A-16 supports the contention of the complainant that the life assured had no history/pre-existing complaint of Diabetes except developed due to usage of steroids during the treatment of Multiple Myeloma. But the opposite party did not choose to cross examine the said doctors and failed to prove that the statements of the doctors are wrong and hence we have no option except to accept the averments of the complainant. We have also perused the Clinical Summary for New Admission of Omega Hospitals, wherein, against the column, Diabetes, it is simply written as , 9 years. But it was not written based on any Clinical Test Reports. But the said doctor was not examined or did not place any test report by the opposite party Insurance Company to prove the DLI was suffering from DM. Ex. B-2 is the Medical Examiner’s report dated 16.06.2010, which, shows that the DLI was examined by Dr. N. Md. Athaulla, MD. Consultant Physician/Cardiologist, Hyderabad – 500020 on the basis of the tests conducted by Tapadia Diagnostic Centre, Opp. Saptagiri Theatre, RTC X roads, Hyderabad dated 16.06.2010 , which shows , Nil ‘ against the column , ‘Sugar’. But, the opposite party did not choose to examine either the said doctor or the said Diagnostic to prove that their investigations are wrong. Hence we could not found fault with the investigation results of the said Diagnostic Centre. The DLI submitted the application on 22.06.2010 after Medical examination by Dr. N. Md. Athaulla on 16.06.2010. In the Discharge Summary of Omega Hospitals vide Ex B-5, no-where it is mentioned that the DLI was suffering from Diabetes Mellitus on the basis of the Clinical Test reports. The opposite party did not place any medical record before this Commission to show that the DLI took treatment for Diabetes Mellitus prior to the submission of the Application form. Even if we assume, for the sake of arguments, if the DLI had pre-existing Diabetes Mellitus prior to the submission of the Application form, the opposite party failed to prove that there is nexus in between the Diabetes Mellitus and the Cancer and on that cause the DLI died. It is not the case of the opposite party that the Insurance policy was not in force on the date of death of the deceased policy holder and the complainant is the nominee. The above circumstances infer that opposite party failed to prove that the DLI was having pre-existing disease of Diabetes Mellitus and he took treatment for the same prior to the submission of application form . Hence there is no force in the contention of the opposite party that the DLI had pre-existing disease prior to the filing of the application form.

10. After considering all the foregoing facts and circumstances and also having regard to the contentions raised on behalf of the complainant and opposite party, this Commission is of the view that the opposite party failed to prove that the DLI ( Deceased Life Insured )/husband of the complainant suffered pre-existing disease, i.e, Diabetes Mellit

Please Login To View The Full Judgment!

us prior to the submission of application form to the opposite party, he suppressed the said fact in the application form and he died due to the said cause. Hence, there is deficiency in service on the part of the opposite party for repudiation of the Insurance claim of the complainant on the above ground. Therefore, the complainant is entitled for the enhanced assured sum of Rs.28,00,000/- and basic assured sum of Rs.2,00,000/- along with interest @ 9% pa from the date of repudiation, i.e. 31.10.2012 till the date of realization, to pay compensation of Rs.1,00,000/- for mental agony and costs of Rs.25,000/-. However, admittedly, since the opposite party already paid cheques for Rs.75,671.42 and Rs.66,201/- towards the surrender amount and return of the last premium amount to the complainant, the opposite party is directed to pay the above direction after deducting these two amounts vide two cheques. POINT NO. 2: 11. In the result, the complaint is allowed in part and the opposite party is directed to pay the enhanced assured sum of Rs.28,00,000/- and basic assured sum of Rs.2,00,000/- along with interest @ 9% P.A. from the date of repudiation, i.e. 31.10.2012 till the date of realization, to pay compensation of Rs.1,00,000/- for mental agony and costs of Rs.25,000/- , after deducting the above two amounts already paid to the complainant vide two cheques, to the complainant. Time for compliance four weeks.
O R







Judgements of Similar Parties

26-06-2020 Reliance Life Insurance Co. Ltd. & Another Versus Girijabai & Others National Consumer Disputes Redressal Commission NCDRC
26-06-2020 Reliance Nippon Life Insurance Co. Ltd. & Another Versus Sajal Kumar Banerjee 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 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 Vinita Sethi Versus ICICI Prudential Life Insurance Company Ltd. & Another National Consumer Disputes Redressal Commission NCDRC
05-06-2020 Sun Pharma Laboratories Limited Versus BDR Pharmaceuticals International Pvt. Ltd. & Another High Court of Delhi
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
23-03-2020 The Branch Manager, National Insurance Company Limited, Sikkim Versus Bishal Chettri & Another High Court of Sikkim
20-03-2020 Oriental Insurance Company Limited Through Chief Manager Versus Arvind Kumar Jain National Consumer Disputes Redressal Commission NCDRC
20-03-2020 Branch Manager, Bajaj Allianz Life Insurance Co. Ltd., Punjab & Others Versus Dalbir Kaur 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 Branch Manager, National Insurance Co. Ltd. Versus Suchandra Basak West Bengal State Consumer Disputes Redressal Commission Kolkata
13-03-2020 Dr. Rajesh Jhorawat Versus Life Cell International Pvt. Ltd., Kancheepuram & Another National Consumer Disputes Redressal Commission NCDRC
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 Ashawati Singh & Others Versus Life Insurance Corporation off India, Thrpugh Divisional Manager, Allahabad National Consumer Disputes Redressal Commission NCDRC
12-03-2020 M/s. National Insurance Co. Ltd., Puducherry Versus Rani & Others High Court of Judicature at Madras
12-03-2020 The Branch Manager, National Insurance Co. Ltd. Versus Subhash Mahanta West Bengal State Consumer Disputes Redressal Commission Kolkata
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 United India Insurance Co. Ltd., Tiruppur Versus Kaveriammal & Others High Court of Judicature at Madras
12-03-2020 The Branch Manager, Oriental Insurance Company Limited, Tiruvannamalai Versus Poongavanam & Others 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
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
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 National Insurance Co. Ltd., Rajasthan & Another Versus Bhawal Synthetics India Ltd., Rajasthan & Others National Consumer Disputes Redressal Commission NCDRC
06-03-2020 Poonam Devi & Others Versus Oriental Insurance Co. Ltd. Supreme Court of India
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
05-03-2020 The Divisional Manager, Oriental Insurance Company Limited, Vellore Versus R. Damodharan & Another 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
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
04-03-2020 Nirmala Kothari Versus United India Insurance Co. Ltd. Supreme Court of India
04-03-2020 The Divisional Manager, The Oriental Insurance Co. Ltd., Tiruvannamalai Versus Suresh Kumar & 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 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 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 Geetha & Others Versus United India Insurance Company Limited, Neyveli 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 Employees State Insurance Corporation, Represented by Its Director General, New Delhi & Others Versus Dr. P.S. Naina High Court of Kerala
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 Royal Sundaram Alliance Insurance Co. Ltd., Chennai Versus Abutahir & Others 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
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 M/s. Royal Sundaram Alliance Insurance Co. Ltd., Chennai Versus Karmi Devi & Others High Court of Judicature at Madras
27-02-2020 National Insurance Co. Ltd. Versus Bhagwan Bhika Shirsath & Others High Court of Judicature at Bombay
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 United India Insurance Co. Ltd. Motor TP Claims Hub, Represented by its Manager Versus T. Thimmanna & Others High Court of Karnataka
20-02-2020 S. Senguttuvel & Others Versus The Branch Manager, United India Insurance Co., Ltd., Salem & Others High Court of Judicature at Madras
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 Life Insurance Corporation of India, Through its Manager (L & HPF) Versus Meera Mehbubani Delhi State Consumer Disputes Redressal Commission New Delhi
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 Divisional Manager, United India Insurance Co. Ltd., Vellore V/S Rani & Another High Court of Judicature at Madras
18-02-2020 National Insurance Co. Ltd. Versus Manjulaben Jayantibhai Usadadiya High Court of Gujarat At Ahmedabad
18-02-2020 M/s. Reliance General Insurance Company Versus Rakesh Sharma & Others Delhi State Consumer Disputes Redressal Commission New Delhi
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 The Branch Manager, Reliance General Insurance Co. Ltd. Versus Devikamma @ Devakemma & Others High Court of Karnataka Circuit Bench OF Kalaburagi
17-02-2020 National Insurance Co. Ltd. Versus Veena Jain Delhi State Consumer Disputes Redressal Commission New Delhi
17-02-2020 Magma Fincorp Ltd., Kolkata Versus Oriental Insurance Co. Ltd., New Delhi & Others National Consumer Disputes Redressal Commission NCDRC
14-02-2020 HDFC Standard Life Insurance Co. Ltd. Versus Gangineni Vasundhara National Consumer Disputes Redressal Commission NCDRC
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
14-02-2020 M/s. Baspa Organics Limited V/S United India Insurance Company Limited Supreme Court of India
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
12-02-2020 Oriental Insurance Co. Ltd. Versus National Bulk Handling Corporation Pvt. Ltd. Supreme Court of India
11-02-2020 V.P. Padmakumar Versus Insurance Ombudsman & Another National Consumer Disputes Redressal Commission NCDRC
11-02-2020 The Deputy Director, Sub-Regional Office, Employees State Insurance Corporation, Thiruvananthapuram & Another Versus Surendra Das, Proprietor, Hotel Sree Visakh, Thiruvananthapuram & Others High Court of Kerala
11-02-2020 Narender Kumar Jain & Others V/S Life Insurance Corporation pf India, Haryana And Others National Consumer Disputes Redressal Commission NCDRC
11-02-2020 Bharati AXA Life Insurance Co. Ltd. & Another Versus Asim Kumar Mukherjee & Others West Bengal State Consumer Disputes Redressal Commission Kolkata


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