Karnataka HC: Aim of Preventive Detention is to Ensure Peace in Society  ||  Ker. HC: Second Opinion to Determine Authenticity of Disability Certificate Can be Sought by MACT  ||  Bombay High Court: 18-Year Old Who Mowed Down Woman from his Bike, Released  ||  Supreme Court: There Should be Proactive Participation of Trial Court in Trials  ||  SC Strikes Down Resolution Merging One Community in Backward Class to another Community of SC List  ||  Tel. HC: Wife of Man in Vegetative State Appointed as Legal Guardian of His Property  ||  SC: After Suit for Possession, Subsequent Suit for Arrears of Rent Maintainable  ||  Bombay High Court: Tariff Authority’s Interpretation of Scale of Rates is Binding  ||  Bombay High Court: Tariff Authority’s Interpretation of Scale of Rates is Binding  ||  Karnataka HC: State Directed to Sensitise Police Officers to Register FIR Under BNS and Not IPC    

Karnataka HC Directs to Ensure Insurance Companies Transfer Unclaimed Policy Amounts - (09 Sep 2021)

INSURANCE

Karnataka High Court has directed the Insurance Regulatory and Development Authority (IRDA) to ensure that all insurance companies follow the master circular issued by it and the companies transfer unclaimed amounts to the Senior Citizens Welfare Funds, established under the Finance Act, 2015.

Tags : KARNATAKA HIGH COURT   INSURANCE COMPANIES TRANSFER UNCLAIMED POLICY AMOUNTS  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved