Skip to content


D. Issac Vs. The Zonal Manager, Life Insurance Corporation of India and Others - Court Judgment

LegalCrystal Citation
CourtChennai Madurai High Court
Decided On
Case NumberW.P(MD)No. 16397 of 2016
Judge
AppellantD. Issac
RespondentThe Zonal Manager, Life Insurance Corporation of India and Others
Excerpt:
(prayer: writ petition is filed under article 226 of the constitution of india seeking for issuance of a writ of mandamus, directing the 1st respondent herein to consider and pass orders on the petitioner's representation, dated 22.07.2016 seeking payment of assured amount of rs.2,60,000/- within interest as per policy no.323648532.) 1. heard both sides. by consent, the main writ petition itself is taken up for final disposal. no counter-affidavit is filed on behalf of the respondents. 2. admittedly, the petitioner had addressed a representation, dated 22.07.2016 to the first respondent/zonal manager, life insurance corporation of india, southern zonal office, chennai-2, seeking payment of assured amount of rs.2,60,000/- with interest as per policy no.323648532. the said representation is.....
Judgment:

(Prayer: Writ Petition is filed under Article 226 of the Constitution of India seeking for issuance of a Writ of Mandamus, directing the 1st Respondent herein to consider and pass orders on the Petitioner's representation, dated 22.07.2016 seeking payment of assured amount of Rs.2,60,000/- within interest as per Policy No.323648532.)

1. Heard both sides. By consent, the main Writ Petition itself is taken up for final disposal. No counter-affidavit is filed on behalf of the Respondents.

2. Admittedly, the Petitioner had addressed a representation, dated 22.07.2016 to the First Respondent/Zonal Manager, Life Insurance Corporation of India, Southern Zonal Office, Chennai-2, seeking payment of assured amount of Rs.2,60,000/- with interest as per Policy No.323648532. The said representation is pending as on date. In fact, the petitioner had claimed the assured sum of Rs.2,60,000/- with interest from the First Respondent.

3. Considering the fact that the Petitioner's representation, dated 22.07.2016, in the subject matter in issue, is pending as on date before the First Respondent/Zonal Manager, Life Insurance Corporation of India, Southern Zonal Office, Chennai-2, at this stage, simpliciter, directs the First Respondent to look into the representation of the Petitioner, dated 22.07.2016 and to dispose of the same by passing a reasoned speaking order on merits, within a period of four weeks from the date of receipt of a copy of this order (Of course after adhering to the Principles of Natural Justice by issuing notice to the Petitioner and others concerned if any, if situation so warrants). Needless for this Court to make a significant mention that the Petitioner is to render his assistance and unstinted co-operation to the First Respondent in the subject matter in issue, so as to enable the latter to do the needful in his favour within the time afore stated.

With the above said Direction(s)/Observation(s), this Writ Petition stands disposed of. No Costs.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //