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Citedby 88 docs - [View All]
Shriram Investments Ltd. And Ors. vs Oriental Insurance Co. Ltd. And ... on 29 April, 1999
United India Insurance Co. Ltd. vs Abada Khatun And Ors. on 11 February, 1998
National Insurance Co. Ltd. vs Indirabai on 4 October, 1991
New India Assurance Company Ltd., ... vs Kotana Appanna & Ors. on 13 November, 1997
Moorthi Devi And Ors vs Pawan Kumar And Ors on 16 August, 2011

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[Complete Act]
Central Government Act
Section 64VB in The Insurance Act, 1938
64VB. No risk to be assumed unless premium is received in advance.
(1) No insurer shall assume any risk in India in respect of any insurance business on which premium is not ordinarily payable outside India unless and until the premium payable is received by him or is guaranteed to be paid by such person in such manner and within such time as may be prescribed or unless and until deposit of such amount as may be prescribed, is made in advance in the prescribed manner.
(2) For the purposes of this section, in the case of risks for which premium can be ascertained in advance, the risk may be assumed not earlier than the date on which the premium has been paid in cash or by cheque to the insurer. Explanation.-- Where the premium is tendered by postal money order or cheque sent by post, the risk may be assumed on the date on which the money order is booked or the cheque is posted, as the case may be.
(3) Any refund of premium which may become due to an insured on account of the cancellation of a policy or alteration in its terms and conditions or otherwise shall be paid by the insurer directly to the insured by a crossed or order cheque or by postal money order and a proper receipt shall be obtained by the insurer from the insured, and such refund shall in no case be credited to the account of the agent.
(4) Where an insurance agent collects a premium on a policy of insurance on behalf of an insurer, he shall deposit with, or despatch by post to, the insurer, the premium so collected in full without deduction of
his commission within twenty- four hours of the collection excluding bank and postal holidays.
(5) The Central Government may, by rules, relax the requirements of sub- section (1) in respect of particular categories of insurance policies.
Restrictions on the opening of a new place of business.