Consumer Forum have Jurisdiction to Dismiss Complaints in limine- Supreme Court

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March 12, 2019

Case name: M/s Anjaneya Jewellery v. New India Assurance Co.Ltd. & Ors.

The seminal issue that fell for consideration before the Supreme Court was whether the National Commission was justified in dismissing the appellant’s consumer complaint in limine?

The Two-Judge Bench of the Supreme Court in the case held that the Commission has the jurisdiction to dismiss the complaint in limine and decline its admission without notice to the opposite party. However, such jurisdiction to dismiss the complaint in limine has to be exercised by the Commission having regard to facts of each case.

The entire case can be accessed here.