INDIAN MACHINERY COMPANY Vs. M/S. ANSAL HOUSING & CONSTRUCTION LTD.
LAWS(SC)-2016-1-83
SUPREME COURT OF INDIA
Decided on January 27,2016

Indian Machinery Company Appellant
VERSUS
M/S. Ansal Housing And Construction Ltd. Respondents

JUDGEMENT

- (1.) Leave granted.
(2.) We have heard learned counsel for the parties.
(3.) The only question that has arisen in this appeal is whether a second complaint to the District Forum under the Consumer Protection Act, 1986 is maintainable when the first complaint was dismissed for default or non- prosecution.;


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