H P STATE ELECTRICITY BOARD Vs. ON DOT COURIER AND CARGO LIMITED AND ORS
LAWS(HPCDRC)-2010-9-14
HIMACHAL PRADESH STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on September 23,2010

H P STATE ELECTRICITY BOARD Appellant
VERSUS
On Dot Courier And Cargo Limited And Ors Respondents

JUDGEMENT

- (1.) HEARD learned counsel for the parties and with their assistance record of Consumer Complaint No. 14/2006, decided on 20.01.2009 by District Forum, Solan has also been examined.
(2.) FACTS giving rise to this appeal are within very narrow compass. Relevant facts necessary for disposal of this appeal briefly noted hereinafter are, that the Assistant Engineer of appellant Board entrusted four numbers of Relays to the respondent No. 2 at Baddi, in District Solan for being delivered to M/s Alluminium Industries Limited Kavinpuram Villappilasala Triuvendervan, Kerala. Air Way Bill No. 47397300, dated 17.09.2004 was issued by the said respondent, and a sum of Rs. 620/ - was charged from the appellant. As the consigned goods were not delivered at destination to the addressee, therefore, the matter was taken up by the appellant with respondent No. 1, but without any result. In this background consumer complaint was filed which was partly allowed by District Forum below, directing the respondents to pay Rs. 100/ - alongwith litigation cost quantified at Rs. 1000/ - and Rs. 5,000/ - towards compensation.
(3.) RESPONDENTS are not aggrieved from this order of the District Forum below. Whereas present appeal has been filed by the appellant for enhancement of awarded amount. District Forum below has allowed Rs. 100/ - in terms of receipt issued by respondent No. 2, when consignment was booked through it for being delivered to the above named addressee. When goods were not delivered to the addressee, correspondence was exchanged between the appellant and respondent No. 1. Copies of this is at pages -33 to 39 of the complaint file.;


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