PEERLESS GENERAL FINANCE AND INVESTMENT CO LTD Vs. DISTRICT CONSUMER REDRESSAL FORUM
LAWS(CAL)-1996-2-5
HIGH COURT OF CALCUTTA
Decided on February 29,1996

PEERLESS GENERAL FINANCE AND INVESTMENT CO. LTD. Appellant
VERSUS
DISTRICT CONSUMER REDRESSAL FORUM Respondents




JUDGEMENT

Ajoy Nath Ray, J. - (1.)These writ applications raise two points. The first point is whether organisations like Peerless and CESC are rendering service to the individual respondents within the meaning of the definition of service as given in Section 2(o) of the Consumer Protection Act, 1986. If these organisations are rendering such service then the second point arises, which is whether the said Act is at all a valid Act.
(2.)The Supreme Court has already spoken on the Consumer Act on at least three occasions. Those are three reported cases which have been cited on behalf of the respondents.
(3.)Although due notice was sent to the highest law officers of the country yet their offices sent no special representation for contesting these writ matters. However, a strong contest has been put up both by Mr. Mukherji and by Mr. Das and, in my opinion, they have left no stone unturned in their attempt to support the Act as a whole and also each and every individual portion thereof.
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