NATIONAL SEEDS CORPORATION LTD. Vs. KULWANT SINGH
LAWS(NCD)-2020-2-109
NCDRC
Decided on February 20,2020

NATIONAL SEEDS CORPORATION LTD. Appellant
VERSUS
KULWANT SINGH Respondents

JUDGEMENT

V.K. Jain,J. - (1.) The complainants Kulwant Singh and Satnam Singh who are agriculturalists by profession, took agricultural land on lease in Village Jian, District Hoshiarpur paying a total sum of Rs.2,70,000/- to the land owners out of which, Rs.1,35,000/- per annum were paid to Jagdeep and Rs.1,35,000/- were paid to one Umrao Singh who owned the said agricultural land. The complainants also purchased 3 quintal of seeds for sowing pea crop in the above referred agricultural land. The seeds were purchased from New Bains Seeds Center, petitioner in RP No.1152 of 2018 and had been manufactured by National Seeds Corporation, petitioner in RP No.1072 of 2018. The seeds which were sold to the complainants and which they had sown in the land, did not yield pea crop in the expected quantity and part of the crop got damaged. They approached the concerned District Forum by way of a Consumer Complaint impleading both, New Bains Seeds Center as well as National Seeds Corporation Ltd. as the OPs in the complaint.
(2.) The complaints were resisted by the petitioners namely New Bains Seeds Center as well as National Seeds Corporation Ltd.
(3.) The District Forum having dismissed the Consumer Complaint, the complainants approached the concerned State Commission by way of an appeal. Vide impugned order dated 26.09.2017, the State Commission allowed the appeal by directing the petitioners to pay a sum of Rs.3 lacs to the complainants alongwith compensation quantified at Rs.40,000/- and the cost of litigation quantified at Rs.20,000/-. Being aggrieved from the order passed by the State Commission, the petitioners are before this Commission. 3.1 When these petitions came up for hearing on 18.04.2018, notice limited to the quantum of compensation was issued to the respondents/complainants by Bench No.1 of this Commission. I have accordingly heard the learned counsel for the parties only on the quantum of compensation. ;


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