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MGS Pharma v/s SMR Pan Transport & Carrier Ltd. & Another


Company & Directors' Information:- PAN INDIA CORPORATION LIMITED [Active] CIN = L72200DL1984PLC017510

Company & Directors' Information:- SMR INDIA PRIVATE LIMITED [Active] CIN = U17290DL2012PTC237165

Company & Directors' Information:- O. P. S. CARRIER PRIVATE LIMITED [Active] CIN = U74999WB2016PTC216431

Company & Directors' Information:- M.G.S PRIVATE LIMITED [Strike Off] CIN = U51101KA1957PTC001281

Company & Directors' Information:- C G CARRIER PVT LTD [Strike Off] CIN = U50102WB1988PTC044537

    A.P. No. 30 of 2004

    Decided On, 05 April 2007

    At, Tamil Nadu State Consumer Disputes Redressal Commission Chennai

    By, THE HONOURABLE MR. JUSTICE K. SAMPATH
    By, PRESIDENT & THE HONOURABLE MR. PON. GUNASEKARAN
    By, MEMBER

    For the Appellant: S. Kadarkarai, Advocate. For the Respondents: A.J. Jawad, Advocate.



Judgment Text

K. Sampath, President (Open Court)

1. Alleging short delivery, the complainant moved the District Forum. The complainant did not make the consignee as a party.

2. Before the District Forum a document was produced by the opposite parties and marked as Ex. B1 dated 24.8.2001 passed by the consignee to the opposite parties relating to the consignment sent by the complainant through the opposite party to them stating that the consignment relating to the waybills had been received in good condition; that the number of items was correct; packing was in good shape and the weight was also correct and that there was no complaint against the opposite parties. This letter was not disputed by the complainant. When such was the position, the District Forum was right in holding that there was no short delivery. There is no material for taking a view different from the one taken by the District Forum.

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> 3. In the result, the appeal fails and the same is dismissed. Appeal dismissed.
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