RAMCO INTERNATIONALCOMPLAINANT Vs. ZIM ISRAEL NAVIGATION CO LIMITED
LAWS(UTRCDRC)-2006-9-6
UNION TERRITORY STATE CONSUMER DISPUTE REDRESSAL COMMISSION
Decided on September 12,2006

Ramco Internationalcomplainant Appellant
VERSUS
Zim Israel Navigation Co Limited Respondents

JUDGEMENT

- (1.)THIS complaint was initially instituted before the State Consumer Disputes Redressal Commission, Punjab at Chandigarh and subsequently it was transferred to this Commission by the order of the Hon ble National Commission.
(2.)BRIEFLY stated the facts are that the complainant is doing business of imports and exports and for this purpose utilized the services of various shipping companies for exporting and importing their goods to and from foreign countries. The OP No. 1 is a navigation company based in Israel whereas OP No. 2 is based at Ludhiana and is representative/agent of OP No. 1.
(3.)IT was next averred that the complainant despatched 2337 packages of garden tools through OP No. 2 for onward despatch to M/s. Neill Tools Limited, Atlas Way, Atlas North, Sheffield, U.K (consignee). The OP No. 2 issued bill of lading dated 27.1.2001 whose copy Annexure C -1. It contained 2337 packages of various garden tools whose net weight was 11801.85 kgs. and these packages were loaded in container No. 2CSU -243342 -1(40).
It was further averred that before loading the goods in the said container, the OP Nos.1 and 2 hired the services of OP No. 3 i.e. J.B. Boda Surveyors Private Limited, Ludhiana in order to assess condition of the above said container in which the goods were to be loaded to the destination. The OP No. 3 vide survey report dated 12.1.2001 whose copy is Annexure C -2 reported the condition of the container before shipping to be sound. After receipt of the report of the surveyor, the goods were loaded in the said container and were despatched for its destination for onward supply to the consignee.



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