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Kolkata High Court (Appellete Side)
Nirmal Chandra @ Nirmal vs Lic & Ors on 6 April, 2015
Author: Nishita Mhatre
                         1



06.4.2015
Item No. 10
  Ct. No.17
     AB
                             S.A.T. 100 of 2014



              In the matter of: Nirmal Chandra @ Nirmal
                                                 Sonar.
                                - versus -
                                LIC & Ors.


                        Mr. Jiban Ratan Chatterjee
                                      ....for the Appellant

                        Mrs. Soma Roy Chowdhury
                        ...... for the L.I.C./respondents

Mrs. Soma Roy Chowdhury,
learned Counsel appears for the
L.I.C./respondents and notice of appeal is
waived by the respondents.

Mrs. Soma Roy Chowdhury,
learned Counsel is directed to take
instructions from the L.I.C. as to why it
has opposed payment of the amount
insured because it is obvious to us that it
is the L.I.C’s Doctor who has examined the
insured before the policy was issued to
him.

The matter is adjourned to 23rd

April, 2015.

(Nishita Mhatre, J.)

( Asha Arora,J.)
2


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