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Citedby 536 docs - [View All]
Life Insurance Corporation Of ... vs Parvathavardhini Ammal on 29 January, 1964
Mrs. Anuradha Anand Naik, vs Life Insurance Corporation Of ... on 10 July, 2012
Commissioner Of Wealth-Tax, ... vs Oriental Government Security ... on 1 April, 1980
Section 45 Of The Insurance Act,1938
Smt. Asha Goel vs Life Insurance Corporation Of ... on 2 September, 1985

[Complete Act]
Central Government Act
Section 45 in The Insurance Act, 1938
45. Policy not to be called in question on ground of mis-statement after two years.—No policy of life insurance effected before the commencement of this Act shall after the expiry of two years from the date of commencement of this Act and no policy of life insurance effected after the coming into force of this Act shall after the expiry of two years from the date on which it was effected, be called in question by an insurer on the ground that a statement made in the proposal for insurance or in any report of a medical officer, or referee, or friend of the insured, or in any other document leading to the issue of the policy, was inaccurate or false, unless the insurer shows that such statement 1[was on a material matter or suppressed facts which it was material to disclose and that it was fraudulently made] by the policy-holder and that the policy‑holder knew at the time of making it that the statement was false 2[or that it suppressed facts which it was material to disclose]: 2[Provided that nothing in this section shall prevent the insurer from calling for proof of age at any time if he is entitled to do so, and no policy shall be deemed to be called in question merely because the terms of the policy are adjusted on subsequent proof that the age of the life insured was incorrectly stated in the proposal.]