SAM MANOHAR Vs. RAJA, MANAGER SATHISH TRANSPORT
LAWS(TNCDRC)-2010-8-33
TAMIL NADU STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on August 30,2010

Sam Manohar Appellant
VERSUS
Raja, Manager Sathish Transport Respondents

JUDGEMENT

- (1.) THE complainant and the opposite parties are the appellant in F.A.363/2007 and appellants in F.A.357/2007 respectively.
(2.) THE parties are referred, as arrayed in P.P. 196/2005.
(3.) THE complainant is a leading businessman in Iron and Steel, who is doing business, with innumerable dealers throughout Tamil Nadu. He is transporting Iron materials, through various Transport Corporation, including the opposite party, who is owning several lorries in their name, doing transport business. On 14.7.2004, the complainant entrusted Iron material worth Rs.3,94,721 with the second opposite party for transporting to Tirunelveli, to the dealer of the complainant, for which, freight charges of Rs.9,125 has been paid. The opposite parties, with mala fide intention, played fraud and allowed the iron materials, to be transported through some other lorry, who have sold the materials near Tambaram, as if their own materials, thereby, not allowing the goods to reach the destination, for which, a complaint was preferred to the Police.;


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