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M/s. Sarju Cold Storage Through its Partner Sh. K.N. Gupta & Others v/s M/s. Ambika Traders & Others


Company & Directors' Information:- R J COLD STORAGE PRIVATE LIMITED [Active] CIN = U74899DL1992PTC049659

Company & Directors' Information:- S. D. COLD STORAGE PRIVATE LIMITED [Active] CIN = U15132UP1995PTC018791

Company & Directors' Information:- D G COLD STORAGE PRIVATE LIMITED [Active] CIN = U45209WB2001PTC092809

Company & Directors' Information:- N P S COLD STORAGE PRIVATE LIMITED [Active] CIN = U15549WB1997PTC085229

Company & Directors' Information:- G M COLD STORAGE PVT LTD [Active] CIN = U63022WB1986PTC041010

Company & Directors' Information:- G C G COLD STORAGE PRIVATE LIMITED [Active] CIN = U01400MH2012PTC235712

Company & Directors' Information:- L P COLD STORAGE PRIVATE LIMITED [Active] CIN = U15133UP1997PTC021864

Company & Directors' Information:- P D COLD STORAGE PRIVATE LIMITED [Active] CIN = U74900UP2010PTC039698

Company & Directors' Information:- N R S COLD STORAGE PVT LTD [Active] CIN = U63022WB1978PTC031524

Company & Directors' Information:- S M COLD STORAGE PVT LTD [Active] CIN = U63022WB1986PTC040843

Company & Directors' Information:- A TO Z COLD STORAGE PRIVATE LIMITED [Active] CIN = U15122UP2010PTC040956

Company & Directors' Information:- R. D. GUPTA COLD STORAGE PRIVATE LIMITED [Active] CIN = U74999UP2008PTC035438

Company & Directors' Information:- A-1 COLD STORAGE PRIVATE LIMITED [Active] CIN = U74900TG2015PTC100777

Company & Directors' Information:- D N COLD STORAGE PRIVATE LIMITED [Active] CIN = U15133UP1989PTC010708

Company & Directors' Information:- P S COLD STORAGE PRIVATE LIMITED [Active] CIN = U15139UP2001PTC026373

Company & Directors' Information:- N L COLD STORAGE PRIVATE LIMITED [Strike Off] CIN = U63022ML2001PTC006536

Company & Directors' Information:- K H I COLD STORAGE PRIVATE LIMITED [Active] CIN = U63022DL1999PTC100373

Company & Directors' Information:- K J COLD STORAGE PRIVATE LIMITED [Active] CIN = U63022PB1996PTC018274

Company & Directors' Information:- V K COLD STORAGE PRIVATE LIMITED [Active] CIN = U63022RJ1998PTC014964

Company & Directors' Information:- R M COLD STORAGE PRIVATE LIMITED [Active] CIN = U15133UP1999PTC024532

Company & Directors' Information:- S L P COLD STORAGE PRIVATE LIMITED [Converted to LLP] CIN = U00063KA1997PTC022544

Company & Directors' Information:- M D COLD STORAGE PRIVATE LIMITED [Active] CIN = U15133UP2001PTC025987

Company & Directors' Information:- S N COLD STORAGE PVT LTD [Active] CIN = U15132WB1977PTC031040

Company & Directors' Information:- A K COLD STORAGE PRIVATE LIMITED [Active] CIN = U15133UP1999PTC024374

Company & Directors' Information:- G. T. COLD STORAGE PRIVATE LIMITED [Active] CIN = U70101UP1999PTC024239

Company & Directors' Information:- G D COLD STORAGE PRIVATE LIMITED [Strike Off] CIN = U63022WB1997PTC084601

Company & Directors' Information:- J S COLD STORAGE PRIVATE LIMITED [Active] CIN = U63022PB1997PTC020250

Company & Directors' Information:- B C COLD STORAGE PRIVATE LIMITED [Active] CIN = U45302PB1997PTC019355

Company & Directors' Information:- G S P COLD STORAGE PRIVATE LIMITED [Active] CIN = U74899DL1995PTC069618

Company & Directors' Information:- R R COLD STORAGE PRIVATE LIMITED [Active] CIN = U63022TZ1995PTC006478

Company & Directors' Information:- H J COLD STORAGE PRIVATE LIMITED [Strike Off] CIN = U63022WB1999PTC089452

Company & Directors' Information:- B K COLD STORAGE PRIVATE LIMITED [Active] CIN = U63022PB1997PTC020070

Company & Directors' Information:- J T S COLD STORAGE PRIVATE LIMITED [Active] CIN = U74900UP2011PTC044733

Company & Directors' Information:- COLD STORAGE CORPORATION OF INDIA LIMITED [Active] CIN = U25193UP1946PLC001472

Company & Directors' Information:- M K R S S COLD STORAGE PRIVATE LIMITED [Active] CIN = U63090WB2020PTC241530

Company & Directors' Information:- AMBIKA INDIA PRIVATE LIMITED [Active] CIN = U15549TN2012PTC088846

Company & Directors' Information:- R G P COLD STORAGE PRIVATE LIMITED [Active] CIN = U74999KA2006PTC039844

Company & Directors' Information:- J P G A COLD STORAGE PRIVATE LIMITED [Active] CIN = U63022PB2005PTC028831

Company & Directors' Information:- R B COLD STORAGE PRIVATE LIMITED [Active] CIN = U63022BR1979PTC001418

Company & Directors' Information:- N J COLD STORAGE PRIVATE LIMITED [Active] CIN = U63020DL2010PTC207001

Company & Directors' Information:- G M COLD STORAGE PVT LTD [Strike Off] CIN = U63022OR1985PTC001574

Company & Directors' Information:- S V S COLD STORAGE PRIVATE LIMITED [Strike Off] CIN = U74999AP1999PTC033134

Company & Directors' Information:- SARJU COLD STORAGE PRIVATE LIMITED [Strike Off] CIN = U45202MH1991PTC059917

Company & Directors' Information:- R V COLD STORAGE PVT LTD [Strike Off] CIN = U15133UP1988PTC010122

Company & Directors' Information:- V L S COLD STORAGE PRIVATE LIMITED [Strike Off] CIN = U63010TG2011PTC072072

Company & Directors' Information:- M Y COLD STORAGE PRIVATE LIMITED [Active] CIN = U15122UP2012PTC053516

Company & Directors' Information:- GUPTA COLD STORAGE PRIVATE LIMITED [Strike Off] CIN = U74890DL2005PTC140364

Company & Directors' Information:- K T COLD STORAGE PRIVATE LIMITED [Strike Off] CIN = U63022NL2001PTC006616

Company & Directors' Information:- M M COLD STORAGE PRIVATE LIMITED [Strike Off] CIN = U63090TG2013PTC090068

Company & Directors' Information:- A K GUPTA TRADERS PRIVATE LIMITED [Strike Off] CIN = U52190WB2011PTC163722

Company & Directors' Information:- H. R. COLD STORAGE PRIVATE LIMITED [Active] CIN = U63030GJ2016PTC092718

Company & Directors' Information:- A K STORAGE PRIVATE LIMITED [Strike Off] CIN = U99999MH1978PTC020884

Company & Directors' Information:- COLD STORAGE (INDIA) LTD. [Dissolved] CIN = U99999MH1922PTC000998

Company & Directors' Information:- INDIA COLD STORAGE CO. LTD. [Not available for efiling] CIN = U99999MH1948PLC006673

    Revision Petition Nos. 2354 of 2013, 2349 of 2013, 2350 of 2013, 2351 of 2013, 2352 of 2013, 2353 of 2013, 3550 of 2013, 3551 of 2013 & 3552 of 2013

    Decided On, 12 August 2014

    At, National Consumer Disputes Redressal Commission NCDRC

    By, THE HONOURABLE MR. JUSTICE K.S. CHAUDHARI
    By, PRESIDING MEMBER & THE HONOURABLE MR. VINAY KUMAR
    By, MEMBER

    For the Appearing Parties: Sandeep Mahapatra, Dhruv Malik, Jitendra Mitrucka, Lokesh Sharma, Advocates.



Judgment Text

K.S. Chaudhari, Presiding Member

These revision petitions involve similar question of law, hence decided by common order.

2. These Revision Petitions were filed by the petitioner against order dated 27.02.2013 passed by Rajasthan State Consumer Disputes Redressal Commission, Jaipur, Bench No. 1 (in short, ‘the State Commission’) --- RP/2354/2013 in Appeal No. 620/2012 – M/s Sarju Cold Storage Vs. M/s Ambika Traders; RP/2349/2013 in Appeal No. 273/2012 – M/s Sarju Cold Storage vs. M/s Shri Anil Kumar, Amit Kumar Kirana Stockist; RP/2350/2013 in Appeal No. 274/2012 – M/s Sarju Cold Storage vs. Shri Ganesh Oil & Flour Mills & Anr.; RP/2351/2013 in Appeal No. 275/2012 – M/s Sarju Cold Storage vs. Kaila Devi Enterprises; RP/2352/2013 in Appeal No. 595/2012 – M/s Sarju Cold Storage vs. M/s Mohan & Brothers; RP/2353/2013 in Appeal No. 613/2012 – M/s Sarju Cold Storage Vs. M/s Bajranglal Shyam Sundar; RP/3550/2013 in Appeal No. 234/2012 – M/s Shri Ganesh Oil & Flour Mills Vs. M/s Sarju Cold Storge & Anr.; RP/3551/2013 in Appeal No. 626/2012 – M/s Bajrang Lal Shyam Sunder Vs. M/s Sarju Cold Storge & Anr.; RP/3552/2013 in Appeal No. 627/2012 – M/s Mohan & Brothers Vs. M/s Sarju Cold Storge & Anr.; by which while dismissing appeals, order of District Forum allowing complaints was upheld.

3. Complainants by filing separate complaints submitted that they put their bags of Kirana items in cold storage of opposite party for safety and preservation. They approached opposite party to take back delivery of goods. Opposite party informed that goods were destroyed in fire and did not return goods inspite of notice. Alleging deficiency on the part of opposite party – Cold Storage, complainants filed complaints before District Forum. Opposite party resisted complaint and submitted that complainants kept goods in cold storage with commercial purpose. It was further submitted that fire in the cold storage was due to short circuit which is an act of God and opposite party cannot be held responsible and prayed for dismissal of complaint. Learned District forum, by separate orders, allowed complaints and directed opposite party to make payment along with interest. Appeals filed by the opposite party and some of the complainants for enhancement were dismissed by learned State Commission vide impugned orders against which these revision petitions have been filed along with application for condonation of delay.

4. None appeared for the respondent in RP/2354/2013 even after publication in paper and he was proceeded ex-parte.

5. Heard learned counsel for the parties and perused record.

6. Learned counsel for M/s Sarju Cold Storage submitted that there was delay of two days in filing some revision petitions, which may be condoned. As there was delay of only two days, we deem it appropriate to condone delay in filing revision petitions and delay stands condoned.

7. Learned counsel for the complainants also filed application for condonation of delay in revision petitions no. 3551 & 3552/2013 and submitted that delay of 116 days in filing revision petitions may be condoned. As cross revision petitions have been filed by the parties and order of learned State Commission is not a speaking order and matters have to be remanded back to learned State Commission, we deem it appropriate to allow application for condonation of delay for the reasons mentioned in the application. Consequently, delay in filing both revision petitions stand condoned.

8. Learned counsel for the petitioner-opposite party submitted that learned State Commission has not dealt with any ground taken in memo of appeal and impugned order is not a speaking order, hence revision petitions be allowed and impugned order be set aside. Learned counsel for the complaints-respondents also submitted that impugned order is not a speaking order and has not dealt with grounds raised in memo of appeal, hence revision petitions be allowed and matters may be remanded back.

9. Perusal of impugned orders reveal that learned State Commission has neither discussed facts of the case, nor contentions of the appellant raised in memo of appeal whereas learned State Commission ought to have discussed all the facts and legal issues raised by the parties.

10. Hon’ble Apex Courtin (2001) 10 SCC 659 – HVPNL Vs. Mahavir observed as under:

'1. In a number of cases coming up in appeal in this Court, we find that the State Consumer Disputes Redressal Commission, Haryana at Chandigarh is passing a standard order in the following terms:

‘We have heard the Law Officer of HVPN – appellant and have also perused the impugned order. We do not find any legal infirmity in the detailed and well-reasoned order passed by District Forum, Kaithal. Accordingly, we uphold the impugned order and dismiss the appeal’.

2. We may point out that while dealing with a first appeal, this is not the way to dispose of the matter. The appellate forum is bound to refer to the pleadings of the case, the submissions of the counsel, necessary points for consideration, discuss the evidence and dispose of the matter by giving valid reasons. It is very easy to dispose of any appeal in this fashion and the higher courts would not know whether learned State Commission had applied its mind to the case. We hope that such orders will not be passed by the State Consumer Disputes Redressal Commission, Haryana at Chandigarh in future. A copy of this order may be communicated to the Commission'.

11. In the light of above judgment, it becomes clear that Appellate Court while deciding an appeal is required to deal with all the facts and arguments raised by the appellant and as learned State Commission has not dealt with any facts of the case and arguments of the appellant, it would be appropriate to remand the matter back to the learned State Commission for disposal by speaking order after dealing with all the contentions and arguments raised by the petitioner.

12. Consequently, revision petitions filed by the petitioners against the order dated 27-02-2013 passed by the Rajasthan State Commission, Jaipur (in short, ‘the State Commission’) in Appeal No. 620/2012 – M/s Sarju Cold Storage Vs. M/s Ambika Traders; Appeal No. 273/2012 – M/s Sarju Cold Storage vs. M/s Shri Anil Kumar, Amit Kumar Kirana Stockist; Appeal No. 274/2012 – M/s Sarju Cold Storage vs. Shri Ganesh Oil & Flour Mills & Anr.; Appeal No. 275/2012 – M/s Sarju Cold Storage vs. Kaila Devi Enterprises; Appeal No. 595/2012 – M/s Sarju Cold Stora

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ge vs. M/s Mohan & Brothers; Appeal No. 613/2012 – M/s Sarju Cold Storage Vs. M/s Bajranglal Shyam Sundar; Appeal No. 234/2012 – M/s Shri Ganesh Oil & Flour Mills Vs. M/s Sarju Cold Storge & Anr.; Appeal No. 626/2012 – M/s Bajrang Lal Shyam Sunder Vs. M/s Sarju Cold Storge & Anr. and Appeal No. 627/2012 – M/s Mohan & Brothers Vs. M/s Sarju Cold Storge & Anr.;Appeal No. 567 of 2012 – General Post Office through Superintendent & Ors. Vs. Rahul & Ors. is set aside and matters are remanded back to the learned State Commission for deciding them by speaking order after giving an opportunity of being heard to the parties. 13. Parties are directed to appear before the learned State Commission on 12-09-2014.
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