Saturday, November 16, 2019

COMPENSATION TO BE AWARDED – CONSUMER FORA — The amount of...

SUPREME COURT OF INDIA DIVISION BENCH DLF HOMES PANCHKULA PVT. LTD. — Appellant Vs. D.S. DHANDA, ETC. ETC. — Respondent ( Before : D.Y. Chandrachud and Hemant Gupta, JJ....

Consumer–Interest–Housing–As per clause in allotment letter complainant agreed to refund of...

2017(1) Law Herald (SC) 379 (NCDRC) : 2017 LawHerald.Org 596 IN THE NATIONAL CONSUMER DISPUTES REDRESSAL COMMISSION Before The Hon'ble Mr. Presiding Member V.K. Jain Consumer Case...

IMP ::: Housing—Delay in Delivery—Merely saying that time is not specified...

2017(1) Law Herald (SC) 756 (NCDRC) : 2017 LawHerald.Org 811 IN THE NATIONAL CONSUMER DISPUTES REDRESSAL COMMISSION Before The Hon'ble Mrs. Presiding Member M. Shreesha Revision Petition...

Consumer—Revision petition against an order passed by State Commission in execution...

2019(2) Law Herald (SC) 1584 : 2019 LawHerald.Org 1016 IN THE SUPREME COURT OF INDIA

Amendment of Complaint—State Consumer Commission cannot decline application for amendment of...

2017(1) Law Herald (SC) 382 (NCDRC) : 2017 LawHerald.Org 600 IN THE NATIONAL CONSUMER DISPUTES REDRESSAL COMMISSION Before The Hon'ble Mr. Presiding Member K,S. Chaudhari Revision Petition No,...

Forums below recorded a concurrent finding of fact that there is...

2010(1) LAW HERALD (SC) 75 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice D.K. Jain The Hon’ble Mr. Justice T.S. Thakur Civil Appeal No. 1064 of...

Therefore, in line with the law laid down by us, we...

SUPREME COURT OF INDIA FULL BENCH  PUNJAB URBAN PLANNING AND DEVELOPMENT AUTHORITY (NOW GLADA) — Appellant Vs. VIDYA CHETAL AND RAM SINGH — Respondent ( Before : N.V. Ramana,...

Medical Negligence–When a patient consults a medical practitioner, consent given for...

2008(1) LAW HERALD (SC) 337 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice B. N. Agarwal The Hon’ble Mr. Justice P. P. Naolekar The Hon’ble Mr....

Medical Negligence–Expert opinion–Opinion of Expert Doctor obtained without sending him complete...

2010(1) LAW HERALD (SC) 359 IN THE SUPREME COURT OF INDIA Before The Hon’ble Mr. Justice G.S. Singhvi The Hon’ble Mr. Justice H.L. Dattu Civil Appeal No. 5991 of...

State Consumer Commission Cannot Set Aside Ex-Parte Order: Reiterates SC

State Consumer Commission Cannot Set Aside Ex-Parte Order: Reiterates SC BY: ASHOK KINI24 Oct 2019 9:08 AM Samaresh Prasad Chowdhury, judicial member of WB State...

Insurance—Theft of Vehicle—Claim cannot be rejected merely on the ground of...

(2017) ACJ 2747 : (2017) AIR(SCW) 4836 : (2017) AIR(SC) 4836 : (2018) AllSCR 185 : (2018) 1 AndhLD 71 : (2017) 3 ApexCourtJudgments(SC)...

Consumer–Housing–Unwarranted and unnecessary delay in granting sanction of construction plan—Compensation awarded.

2018(4) Law Herald (SC) 2750 : 2018 LawHerald.Org 1612 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice Abhay Manohar Sapre Hon'ble Mr. Justice Mohan M....

IMP:::Panchayati Raj—Disqualification—Family member of the original encroacher of panchayat land cannot...

(2017) AIR(SCW) 5420 : (2018) 1 AIRBomR 168 : (2017) AIR(SC) 5420 : (2017) 6 ALLMR 970 : (2017) 10 JT 569 : (2017) 4 LawHerald(SC) 2829 :...

Medical Negligence—Post surgery ailments—Patient was not able to prove that the...

2018(4) Law Herald (SC) 2772 : 2018 LawHerald.Org 1611 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice Abhay Manohar Sapre Hon'ble Mr. Justice Vineet Saran Civil...

Consumer—Commercial use—Purchase of machine for commercial activity to earn livelihood by...

2018(2) Law Herald (SC) 312  (2018) 2 RCR(Civil) 69 : (2018) 3 Scale 124 SUPREME COURT OF INDIA DIVISION BENCH PARAMOUNT DIGITAL COLOR LAB (M/S.) — Appellant Vs. AGFA INDIA PVT. LTD....

Accident—Insurance—Cancellation of Policy—Intimation sent through registered post would be deemed to...

2018(4) Law Herald (SC) 2880 (FB) (Ker) : 2018 LawHerald.Org 1754 IN THE HIGH COURT OF KERALA Before Hon'ble Mr. Justice V. Chitambaresh Hon'ble Mr. Justice P.B....

Consumer Protection Act, 1986, S.12–Consumer–insurance–Acceptance of policy-­Policy was not issued by...

2017  (1 ) Law Herald (SC) 743 (NCDRC) : 2017 LawHerald.Org 806 IN THE NATIONAL CONSUMER DISPUTES REDRESSAL COMMISSION Before The Hon'ble Mr. Presiding Member Ajit Bharihoke The...

Malaria is most commonly transmitted to humans through malaria virus infested...

SUPREME COURT OF INDIA DIVISION BENCH THE BRANCH MANAGER NATIONAL INSURANCE CO. LTD. — Appellant Vs. SMT. MOUSUMI BHATTACHARJEE AND OTHERS — Respondent ( Before : Dr Dhananjaya Y....

Insurance company, despite report of investigator, failed to establish that the...

  (2006) ACJ 2547 : AIR 2006 SC 3261 : (2006) 6 CompLJ 281 : (2006) 4 CPJ 3 : (2006) 12 JT 98 :...

Held; complainant is a renowned export/buying house recognized by Ministry of...

  2017(1) Law Herald (SC) 747 (NCDRC) : 2017 LawHerald.Org 807 IN THE NATIONAL CONSUMER DISPUTES REDRESSAL COMMISSION Before The Hon'ble Mr. Presiding Member Ajit Bharihoke The Hon'ble...

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