Notice To A Carrier For Damages For Loss Of Goods Under Section 10, Carriers Act, 1865

M/s. …………………..

…………………..

Date …………………..

TO ,

The …………………..

………………………..

………………………..

Sir,

We hereby give you notice to pay to us a sum of Rs. …………………. within 30 days from the date of receipt of this notice on account of loss of ………………….. packets of ………………….. which were consigned by us at your office at …………………. to be sent to …………….. through your transport service, the consignee being self under GR No. ………. dated …………………..

The loss and consequent non-delivery of the consignment is due to negligence, carelessness and default of the ………………….. and/or its employees and/or agents.

Please note that if the sum of Rs. …………….. is not paid by you within 30 days of the receipt of this notice, we shall file a suit against ………………….. for recovery of the said sum of Rs. ………………. at your entire risk, as to costs and consequences.

Statement of claim:

Yours faithfully,

for M/s. ………………….

…………………..

1 comment on “Notice To A Carrier For Damages For Loss Of Goods Under Section 10, Carriers Act, 1865

  1. Notice for payment Home delivery.
    Wed, Feb 11, 2015 / 9:52:13 PM .

    My ledger computer was sold by amrit sameer or amrit c a computer software installer .
    It was my ledger company computer.
    He sold my entire company with the desktop.
    Request to make payment for loss which is above Rs 500/- crore in value
    The entire operation was on live wireless channel from 1990 to 2015.
    Request home delivery of payment.
    Wed, Feb 11, 2015 / 9:55:49 PM .

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