J&K HC: Dispute Involving Elements of Criminality Not Automatically Excluded from Arbitration  ||  J&K HC: Dispute Involving Elements of Criminality Not Automatically Excluded from Arbitration  ||  Karnataka Govt. Proposes Bill to Provide 50-75% Kannadiga Quota in Private Jobs  ||  Madras High Court: Investigation Under PMLA Against Private Contractors, Stopped  ||  All. HC: In UP, Principle of ‘No Pay No Work’ Not Applicable on State Government Employees  ||  Del. HC: Notice Issued on Plea for Reservation of 33% Seats for Women in Lawyers' Bodies Elections  ||  SC: Not Uncommon for Diff. Statutes Concerning Similar Area of Law to Have Convergence of Interest  ||  Supreme Court: Maintenance or Permanent Alimony Should Not be Penal  ||  SC: No Indefeasible Right to Pay Parity Unless Competent Authority Equates Two Posts  ||  Tel. HC: HC has Limited Power in Matter of Granting Permission to Withdraw Appeal    

Applicability of provisions of Sec 45 of Insurance Act 1938 in various scenarios - (Insurance Regulatory and Development Authority) (28 Oct 2015)

IRDA clarifies provisions for refund of premium on repudiation of policy

MANU/IRDA/0041/2015

Insurance

The Insurance Regulatory Development Authority of India has released clarifications pursuant to amendment of Section 45 of the Insurance Act, 1938. The clarifications relate to late claim on behalf of deceased policyholder, misrepresentation or suppression of material fact at time of obtaining policy and the quantum of refund in case of repudiation of policy.

Tags : INSURANCE   CLARIFICATIONS   SECTION 45   REFUND   MISREPRESENTATION  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved