BRITISH INDIA STEAM NAVIGATION COMPANY LIMITED Vs. HINDUSTAN CASHEW PRODUCTS LIMITED
LAWS(SC)-1990-3-53
SUPREME COURT OF INDIA (FROM: KERALA)
Decided on March 13,1990

BRITISH INDIA STEAM NAVIGATION COMPANY LIMITED Appellant
VERSUS
Hindustan Cashew Products Limited Respondents





Cited Judgements :-

TAKIONS EXPORT AND IMPORT PVT. LTD VS. MAERSK LINE PVT.LTD. [LAWS(KER)-2022-6-112] [REFERRED TO]


JUDGEMENT

- (1.)This defendants appeal by special leave is from the judgment and decree dated 16/02/1976 of the High court of Kerala at Ernakulam, affirming the judgment and decree of the Subordinate Judge, Cochin in O. S. No. 18 of 1969 Filed by the plaintiff respondent.
(2.)The appellant is a Company incorporated in England carrying on the business of carriage of goods by sea and M/s Madura Company h Private Ltd. is its agent at the port of Cochin. The respondent is an incorporated company having its registered office at Bombay carrying on the business of import, export and manufacturing cashewnuts in Quilon and other places.
(3.)On 10/12/1967, the respondent purchased 100 tons of raw cash accounts from M/s Amiraly Miraly Nurmamade, Nampula, under acontract dated 10/12/1967 at the rate off 81 per ton c. i. f. Cochin Port. For shipment of the cargo the appellant entered into a contract of affreightment with the seller evidenced by a clean bill of lading dated a 6/02/1968 for 100 tons i. e. 1270 bags of raw cash accents to be shipped from the port of Nacala in S. S. Ardrossmore to be delivered to the consignees at the port of Cochin. After shipment the seller drew demand draft accompanied by the bill of lading and related documents and received the invoice price from the respondent. However, on arrival of the steamer at Cochin the appellant gave delivery of 1029 bags of cashewnuts only and there was short landing of 241 bags of cashewnuts and the appellant issued a short landing certificate to that extent on 10/10/1968. The appellant settled the claim for 93 bags but failed to settle the claim of Rs. 16,975.75 in respect of the remaining 148 bags for which the respondent filed Original Suit No. 18 of 1969 in the court of Subordinate Judge, Cochin for the said amount with interest and costs of the suit. The appellant resisted the suit contending in its written statement that under clause 3 of the bill of lading the disputes between the parties were to be determined exclusively in England according to the English law and hence the suit was not maintainable in the Cochin court; and that it was a mere charterer and the owner of the vessel was M/s Mullion and Co. of Gibralter and under the charterparty and clause 4 of the bill of lading the appellant was only an agent of the owner and the latter was a necessary party as he alone was responsible for the loss.
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