w w w . L a w y e r S e r v i c e s . i n



Safe Packers & Movers v/s P. Ramachandra Murthy


Company & Directors' Information:- A S J MOVERS PRIVATE LIMITED [Active] CIN = U74899DL1989PTC034770

Company & Directors' Information:- MOVERS (INDIA) PRIVATE LIMITED [Active] CIN = U29244KA1979PTC003510

Company & Directors' Information:- L C PACKERS PRIVATE LIMITED [Active] CIN = U25202DL2012PTC241798

Company & Directors' Information:- S R MOVERS PVT LTD [Active] CIN = U63031WB1988PTC044863

Company & Directors' Information:- K M D PACKERS PRIVATE LIMITED [Active] CIN = U74950DL2000PTC104742

Company & Directors' Information:- A G MOVERS PRIVATE LIMITED [Strike Off] CIN = U15542CH1999PTC022472

Company & Directors' Information:- PACKERS INDIA PVT LTD [Active] CIN = U99999MH1985PTC038391

Company & Directors' Information:- Q E D PACKERS PRIVATE LIMITED [Active] CIN = U74950DL2001PTC110725

Company & Directors' Information:- S S A S PACKERS PRIVATE LIMITED [Active] CIN = U21029WB2012PTC179508

Company & Directors' Information:- C T A MOVERS PVT LTD [Active] CIN = U51103WB1989PTC047754

Company & Directors' Information:- S K SAFE PRIVATE LIMITED [Strike Off] CIN = U74899DL1995PTC066818

Company & Directors' Information:- PACKERS AND MOVERS INDIA PRIVATE LIMITED [Strike Off] CIN = U60231PN2000PTC015145

Company & Directors' Information:- MOVERS-N-PACKERS INDIA PRIVATE LIMITED [Strike Off] CIN = U60231PN2000PTC015146

Company & Directors' Information:- J. S. PACKERS PRIVATE LIMITED [Active] CIN = U36991UP1995PTC018211

Company & Directors' Information:- V J MOVERS PRIVATE LIMITED [Strike Off] CIN = U60231DL2004PTC131550

Company & Directors' Information:- PACKERS (INDIA) PRIVATE LIMITED [Strike Off] CIN = U14102KA1999PTC024636

Company & Directors' Information:- PACKERS PRIVATE LIMITED [Active] CIN = U21010MH1968PTC014058

Company & Directors' Information:- K B S PACKERS PVT LTD [Strike Off] CIN = U99999UP1972PTC003540

Company & Directors' Information:- SAFE PRIVATE LIMITED [Active] CIN = U93000MH2011PTC215720

Company & Directors' Information:- S A E MOVERS PRIVATE LIMITED [Active] CIN = U72200PN2001PTC016159

Company & Directors' Information:- A & A PACKERS PRIVATE LIMITED [Active] CIN = U63090UP2011PTC047868

Company & Directors' Information:- S H K PACKERS PRIVATE LIMITED [Strike Off] CIN = U21000HP2013PTC000458

Company & Directors' Information:- SAFE PACKERS AND MOVERS PRIVATE LIMITED [Strike Off] CIN = U63000DL2009PTC193864

Company & Directors' Information:- MOVERS PRIVATE LIMITED [Under Liquidation] CIN = U00349KA1976PTC002985

    Revision Petition No. 1467 of 2001

    Decided On, 12 September 2001

    At, National Consumer Disputes Redressal Commission NCDRC

    By, THE HONOURABLE MR. JUSTICE D.P. WADHWA
    By, PRESIDENT
    By, THE HONOURABLE MR. JUSTICE C.L. CHAUDHRY
    By, MEMBER
    By, THE HONOURABLE MR. JUSTICE J.K. MEHRA
    By, MEMBER
    By, THE HONOURABLE MRS. RAJYALAKSHMI RAO
    By, MEMBER & THE HONOURABLE MR. B.K. TAIMNI
    By, MEMBER

    For the Petitioners: B. Bharti, Advocate. For the Respondent: None.



Judgment Text

B.K. Taimni, Member:

1. This is a revision petition filed by the petitioner aggrieved by the order of State Commission dismissing the appeal filed by the petitioner before the State Commission against the order of District Forum awarding Rs. 25,155/- as relief and Rs. 15,000/- as compensation in favour of respondent/complainant.

2. Brief facts of this case are that the petitioner Packers and Carriers were handed over 40 packages by the respondent/complainant to be transferred from Secundrabad to Gandhidham. The lorry carrying these goods met with an accident en route and from the place of accident it had to be carried in another vehicle. Complainant received some of the packages in damaged condition for which he claimed damages from the petitioner.

3. On not getting satisfactory reply, complainant moved the District Forum who after hearing both the parties rejected the contentions of the petitioner awarded the relief already mentioned above against which the petitioner filed an appeal with some delay. The appellant authority-State Commission dismissed the appeal as being time-barred as well as on merits.

4. Before us the revision petitioner argued on facts namely that goods were delivered intact, complainant took 27 days to bring the discrepancy of damage to goods to the notice of the petitioner, District Forum and State Commission have not taken into consideration the depreciated value of the goods, that goods were packed by the complainant and were kept in the garage for two months implying that goods could have been damaged during this period of storage. He has charged only Rs. 8,600/- as cost of transportation and to penalize him for more shall harm him. All these questions of fact have been gone into by the lower Fora. No question of law has been raised before use showing that there is any illegality or irregularity in the order passed b

Please Login To View The Full Judgment!

y the State Commission. We find no ground to interfere with the well reasoned order of the State Commission. 5. Revision petition is dismissed. No order on costs. Revision Petition dismissed.
O R