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Director General (Investigation v/s Life Medicare Centre


Company & Directors' Information:- D. S. MEDICARE PRIVATE LIMITED [Active] CIN = U85100WB2008PTC129181

Company & Directors' Information:- K K MEDICARE PRIVATE LIMITED [Active] CIN = U85310CH1998PTC021033

Company & Directors' Information:- MEDICARE INDIA PRIVATE LIMITED [Amalgamated] CIN = U99999TG1986PTC006690

Company & Directors' Information:- K D MEDICARE PRIVATE LIMITED [Active] CIN = U85110DL2000PTC107059

Company & Directors' Information:- A & A MEDICARE PRIVATE LIMITED [Active] CIN = U85190WB2009PTC140435

Company & Directors' Information:- V G S MEDICARE INDIA PRIVATE LIMITED [Strike Off] CIN = U24231TN1988PTC015301

Company & Directors' Information:- I AND P MEDICARE LIMITED [Strike Off] CIN = U85110DL1993PLC052226

Company & Directors' Information:- S. J. MEDICARE PRIVATE LIMITED [Active] CIN = U85110GJ2011PTC065287

Company & Directors' Information:- S B MEDICARE PRIVATE LIMITED [Active] CIN = U74899DL1992PTC047778

Company & Directors' Information:- R. S. MEDICARE PRIVATE LIMITED [Active] CIN = U85110PB2008PTC032129

Company & Directors' Information:- G B MEDICARE PRIVATE LIMITED [Strike Off] CIN = U24232PB2011PTC034562

Company & Directors' Information:- S S MEDICARE PRIVATE LIMITED [Active] CIN = U85110DL2002PTC115168

Company & Directors' Information:- I M MEDICARE PRIVATE LIMITED [Strike Off] CIN = U74999DL2004PTC131201

Company & Directors' Information:- J S MEDICARE PRIVATE LIMITED [Strike Off] CIN = U85110MP2009PTC022054

Company & Directors' Information:- S. A. K. MEDICARE PRIVATE LIMITED [Active] CIN = U24230HR2019PTC081503

Company & Directors' Information:- I. C. MEDICARE PRIVATE LIMITED [Active] CIN = U24232DL2008PTC177588

Company & Directors' Information:- M M MEDICARE PRIVATE LIMITED [Active] CIN = U85110OR2005PTC008481

Company & Directors' Information:- MEDICARE PVT LTD [Strike Off] CIN = U22121AS1982PTC001957

Company & Directors' Information:- P & P MEDICARE PRIVATE LIMITED [Active] CIN = U74999MH2011PTC224186

Company & Directors' Information:- S P G MEDICARE PRIVATE LIMITED [Active] CIN = U24231DL2001PTC113231

Company & Directors' Information:- D. V. MEDICARE PRIVATE LIMITED [Active] CIN = U51909DL2017PTC327336

Company & Directors' Information:- S G MEDICARE PRIVATE LIMITED [Active] CIN = U74999DL2010PTC202423

Company & Directors' Information:- M R MEDICARE PRIVATE LIMITED [Strike Off] CIN = U85120DL2010PTC206224

Company & Directors' Information:- R. C. MEDICARE PRIVATE LIMITED [Strike Off] CIN = U24232GJ2007PTC051001

    Decided On, 13 December 2001

    At, Monopolies and Restrictive Trade Practices Commission New Delhi

    By, THE HONOURABLE MR. JUSTICE C. NAYAR & THE HONOURABLE MR. JUSTICE R. ANAND

   



Judgment Text

1. The Preliminary Investigation Report was made by the Director General (Investigation & Registration) on the basis of the complaint made by Dr. N.A. Ramaiah, 14 Ocean View, Visakhapatnam-530003 (Andhra Pradesh). The informant had stated that the respondent had floated a "Doctors Life Card" Scheme whereby the beneficiary was to be provided discount on all diagnostic tests, which the respondent failed to provide on demand. The complainant has further alleged that neither the facilities as promised are provided nor the deposited amount is refunded to him. Therefore, the allegation made was false and misleading thereby attracting the provisions of Section 36(A) of the Monopolies & Restrictive Trade Practices Act, 1969, We notice from the perusal of the papers submitted before us that the matter also came up for consideration in the High Court of Judicature, Andhra Pradesh at Hyderabad in Writ Petition No. 19140 of 1996 where the High Court directed the respondents/ i.e. the Police Officers to complete the investigation as expeditiously as possible and submit a report as expeditiously as possible. Similarly the related issues also came up for considereation before the District Consumer Forum as well as before A.P, State Consumer Disputes Redressal Commission, Hyderabad, which passed an order dated 23.8-1999.

2. In view of the above reasons, we do not find any ground to continue with the present proceedings as proceedings relating to the same cause of action have been initiated in the Forums,

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as mentioned above. The present complaint is, therefore, disposed of. Liberty is granted to the parties to revive the same at a later stage in accordance with law.
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