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M/s. KNR Constructions Ltd., v/s The Managing Director, Sri Ramachandran R. Nair & Another

    C.C.(SR) No.574 of 2011

    Decided On, 01 March 2011

    At, Andhra Pradesh State Consumer Disputes Redressal Commission Hyderabad

    By, HONOURABLE MR. JUSTICE D. APPA RAO
    By, PRESIDENT & SMT. M. SHREESHA
    By, MEMBER

    For the Complainant : M/s. C. Raghu, Advocate. For the Opposite Parties : -----



Judgment Text

Oral order:(Per Hon’ble Justice Sri D.Appa Rao, President)Heard.

The complaint is filed by a Public Limited Company claiming Rs.44,58,325/- besides compensation of Rs.5,00,000/- on the ground that there was delay in delivering 24 vehicles, worth Rs.2,13,50,000/-.

Since the purpose for which the vehicles were purchased attract the definition of commercial activity, at no stretch of imagination, it can be said that it is for earning livelihood by means of self employment vide explanation to Sec. 2(d)(ii) of C.P.Act, 1986. The complainant cannot be said to be a consumer nor exfacie this Commission has jurisdiction to entertain the complaint. The transaction excludes from the purview of C.P.Act.

Therefore, th

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e registry is directed to return the complaint for representing before proper court.
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