RALLIS INDIA LIMITED Vs. KULBIR SINGH
LAWS(PUNCDRC)-2010-7-5
PUNJAB STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on July 13,2010

RALLIS INDIA LIMITED Appellant
VERSUS
KULBIR SINGH Respondents

JUDGEMENT

- (1.) KULBIR Singh and Kulwinder Singh respondent Nos.1 and 2 (in short "the respondents") were agriculturist. They owned and possessed 3 Killas of land in village Pucca Seed Farm, Tehsil Abohar. They had sown cotton (Narma) crop in this land in the cotton season 2003 -04. They had already sprayed 9 times on the standing cotton crop.
(2.) IT was further pleaded that after purchasing the pesticides/insecticides from respondent No. 3 on 25.9.2003, respondent No. 1 and 2 along with Gurdial Singh went to the shop of respondent No. 3 for seeking guidance for the spray of pesticides on the standing crop in view of the on going rainy season. They were suggested by the partner/proprietor of respondent No. 3 that spray of acephate 75% SP (2 kgs) and 1 kg of cyper 10% EC be mixed and, thereafter, sprayed. It will protect the standing crop from the pest attacks in the rainy season.
(3.) IT was further pleaded that they purchased 2 kgs. of Acephate 75% SP manufactured by Rallis India Limited appellants bearing batch No. 637, manufacturing date 3/3, expiry date 2/5 and 1 kg Cyber 10% EC manufactured by Fine Line Agri Aids. Private Limited respondent No. 4 from respondent No. 3 vide bill dated 25.9.2003. It was further pleaded that relying upon the advice and recommendation of respondent No. 3, the respondents sprayed the mixture of these pesticides on the standing crop in 3 Killas of land on 26.9.2003. Within 4 -5 days after the spray was done, the crop of the respondents got damaged. The leaves were wilted and the flowers got burnt and Doddas fell down. The growth of Narma plant was hampered.;


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