Saturday, November 16, 2019

Consumer—A Trust is not a person and therefore not a consumer.

(2017) 173 AIC 103 : (2017) AIR(SCW) 1303 : (2017) 3 AIRBomR 67 : (2017) 4 AIRJharR 840 : (2017) AIR(SC) 1303 : (2017)...

Motor Vehicles Act, 1988, S.166 and S.147–Accident–Insurance– Once there is breach...

    2017(4) Law Herald (SC) 2966 : 2017 LawHerald.Org 1824 IN THE SUPREME COURT OF INDIA Before Hon'ble Mr. Justice Adarsh Kumar Goel Hon'ble Mr. Justice Uday Umesh...

Insurance—Theft of Vehicle—Lift given to strangers, who later stole the truck—Insurance...

(2018) AAC 237 : (2018) ACJ 8 : (2017) AIR(SCW) 5795 : (2017) AIR(SC) 5795 : (2018) AllSCR 150 : (2018) 1 AllWC 171...

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....

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 :...

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 Protection Act, 1986, S. 12—Insurance Policy—House Hold Policy—Burglary in house—Once...

(2018) ACJ 542 : (2018) 182 AIC 10 : (2018) AIR(SCW) 416 : (2018) AIR(SC) 416 : (2018) AllSCR 341 : (2018) 1 AllWC...

Theft of Vehicle- -Delay in intimating the insurance company—If the reason...

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

Consumer Protection Act, 1986, S.12–Dismissal in Default-Second complaint on same set...

(2016) 166 AIC 65 : (2016) AIR(SCW) 2209 : (2016) 4 AIRBomR 267 : (2016) 3 AIRJharR 404 : (2016) AIR(SC) 2209 : (2016)...

Railway Theft of Luggage- the theft of the articles of the...

(2017) 1 ConLT 63 : (2017) 1 LawHerald(SC) 172 NATIONAL CONSUMER DISPUTES REDRESSAL COMMISSION GENERAL MANAGER (GENERAL) NORTHERN RAILWAY — Appellant Vs. LAKHANJI PURWAR — Respondent ( Before : Mr. Justice V.K....

Consumer Protection Act, 1986, S.12—Limitation to file complaint does not extend...

(2017) 1 LawHerald(SC) 169 NATIONAL CONSUMER DISPUTES REDRESSAL COMMISSION GODAVARI MARATHWADA IRRIGATION — Appellant Vs. ASSISTANT GENERAL MANAGER — Respondent ( Before : K.S. Chaudhari, Presiding Member. ) First Appeal No. 88 of...

Housing Delay in delivery of possession—Non Payment of balance sale consideration—Since...

(2017) 1 CPR 247 : (2017) 1 LawHerald(SC) 189 NATIONAL CONSUMER DISPUTES REDRESSAL COMMISSION PUSHPENDU CHOWDHURY — Appellant Vs. SOUMEN KARMAKAR — Respondent ( Before : Mr. V.K. Jain, Presiding Member ) Revision...

Insurance company contended that deceased was suffering from hypertension and same...

(2017) 1 ConLT 83 : (2017) 2 CPJ 149 : (2017) 1 CPR 217 : (2017) 1 LawHerald(SC) 185 : (2017) NCJ 621 NATIONAL CONSUMER DISPUTES REDRESSAL COMMISSION UNITED INDIA...

Consumer—Cooperative Society—office bearers of the Cooperative Society can be personally held...

(2017) 1 ConLT 6 : (2017) 1 CPR 253 : (2017) 1 LawHerald(SC) 175 NATIONAL CONSUMER DISPUTES REDRESSAL COMMISSION SHRI KAMAL KUMAR JAIN — Appellant Vs. M/S DLF COMMERCIAL COMPLEXES LTD....

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....

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,...

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...

Medical Negligence-Plastic Surgery-Failure to get the biopsy done indicates that doctors...

2017(1) Law Herald (SC) 570 (NCDRC) : 2017 LawHerald.Org 679 IN THE NATIONAL CONSUMER DISPUTES REDRESSAL COMMISSION Before The Hon'ble Mr. Presiding Member Dr. B.C. Gupta First...

Consumer—Courier Service—No proof of delivery of goods is available— Therefore, a...

2017(1) Law Herald (SC) 565 (NCDRC) : 2017 LawHerald.Org 678 IN THE NATIONAL CONSUMER DISPUTES REDRESSAL COMMISSION Before The Hon'ble Mr. Presiding Member Dr. B.C. Gupta The Hon'ble...

Consumer Protection Act, 1986, S.12–Banking–Return of Cheque-Alteration of date

2017(1) Law Herald (SC) 562 (NCDRC) : 2017 LawHerald.Qrg 597 IN THE NATIONAL CONSUMER DISPUTES REDRESSAL COMMISSION Before The Hon'ble Mrs. Presiding Member M. Shreesha First Appeal No....

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