MANOJ ELECTRONICS Vs. MACLINE MASSY
LAWS(DELCDRC)-2006-3-31
DELHI STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on March 03,2006

Manoj Electronics Appellant
VERSUS
Macline Massy Respondents

JUDGEMENT

J.D.KAPOOR,PRESIDENT - (1.) THE appellant is a dealer of TV manufactured by Philips India Ltd. and respondent No. 2 is the authorized service centre of Philips India Ltd. On account of having sold a defective TV for the value of Rs. 3,200, the District Forum, vide impugned order dated 24.5.2001 directed the appellant to refund the price of the TV along with 15% interest till the date of payment and Rs. 5,000 as compensation for harassment undergone by the respondent and Rs. 2,000 towards cost of litigation.
(2.) THROUGH this appeal, the appellant tried to absolve its liability to pay the price of the defective TV and interest as he was only the agent/dealer, receiving commission from the manufacturer.
(3.) IT is not a case where the amount was directly received by the manufacturer. The manufacturer was selling TVs through its dealers and not directly. The explanation of the respondent in not making Philips India Ltd. as a party is that he tried to obtain the address of Philips India Ltd. from the appellant and also from the authorized service centre -respondent No. 2 but no body gave the proper information or the address and as such he could not implead Philips India Ltd. Merely because the appellant was only the dealer does not absolve it from the liability of selling a defective TV. Taking dealership of the manufacturer has the same liability as that of the manufacturer as the consumer deals directly with such a dealer and not with the manufacturer. By this concept the liability of the manufacturer as well as the dealer is joint and several. As regards the allegation of TV being defective, the Counsel for the appellant has contended that the TV was purchased in the year 1990 and the complaint was made in the year 1992 and he availed the benefit of warranty during this period and there was no deficiency in service nor was TV suffering from any defect of manufacturing nature. Further, Counsel for the appellant has referred to the guarantee annexed with vouchers of the TV showing the address of the guarantor as Peico Electronics and Electricals Ltd. and, therefore, it is not open to the respondent to know that he did not know the name of the manufacturer.;


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