RENU SHARMA Vs. AGGARWAL PACKERS & MOVERS DRS TRANSPORT (P) LTD.
LAWS(DELCDRC)-2009-4-1
DELHI STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on April 06,2009

RENU SHARMA Appellant
VERSUS
Aggarwal Packers And Movers Drs Transport (P) Ltd. Respondents

JUDGEMENT

J.D.KAPOOR,PRESIDENT (ORAL) - (1.)FEELING dissatisfied with the amount of compensation of Rs. 25,000 awarded by the District Forum vide its order dated 19.2.2008 towards the loss in respect of goods transported, the appellant has preferred this appeal.
(2.)THE relevant facts, in brief, are that the appellant hired the services of respondent for transportation of complete household goods from Bangalore to Gurgaon. As per terms and conditions of agreement, respondent was to pack all goods in Bangalore and unpack of goods at Gurgaon at the time of delivery. The appellant paid the amount of transportation charges by two cheque No. 325918 dated 29.10.2006 for Rs. 62,150 and another cheque No. 325917 dated 29.10.2006 for Rs. 10,450. The consignment was also insured, after payment of additional sum of 3%. Respondent delivered the goods to appellant at Gurgaon on 4.11.2006 but the appellant was shocked to notice that many of the articles were horribly damaged and some items were missing. The appellant lodged her complaint immediately to the respondent. Officers of respondent visited at her residence on 6.11.2006. The appellant gave the estimate of loss to the officers who assured to compensate her accordingly. But respondent failed to respond to the complaint of appellant. The appellant was forced due to total inaction on the part of respondent to serve legal notice. The appellant assessed the loss to Rs. 1,35,800 due to inept handling of consignment by respondent and prayed for directions to respondent to pay a sum of Rs. 1,35,800 with interest, cost and compensation.
(3.)THOUGH the respondent disputed the territorial jurisdiction of the Forum but this objection was well taken care of on merits. The respondent pleaded that goods of appellant were packed under her supervision. Respondent denied damage to some of the items of the consignment. Respondent pleaded that all damaged parts were either replaced or repaired and the appellant issued satisfaction notice on 5.11.2006. Respondent denied any deficiency in service on its part and prayed for dismissal of complaint.
The District Forum has referred to clinching documents which give the details of the loss as under: Sl. No. Items Price (as per cost of repair of packing list in Rs.) 1. Microwave oven 6,800 2. Sofa 6,000 3. Fridge 10,000 4. TV 10,000



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