VIVEK DUTT DANGWAL Vs. GURVINDER PAL
LAWS(HPCDRC)-2010-5-10
HIMACHAL PRADESH STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on May 19,2010

Vivek Dutt Dangwal Appellant
VERSUS
Gurvinder Pal Respondents

JUDGEMENT

- (1.) WE have heard the learned counsel for the parties.
(2.) IT was submitted by Mr. Chauhan, learned counsel for the appellant that his client is doubly vexed, in much as that he paid amount in Arbitration proceeding initiated by Financier company -respondent No.2 (who was ordered to be deleted as per order dated 12.01.2010), and in addition to this, according to Mr. Chauhan all the installments were paid by his client through respondent No.1. In these circumstances complaint was filed by the appellant before District Forum below against both the respondents, same has been dismissed.
(3.) IN the present appeal, respondent No.2 was ordered to be deleted on 12.01.2010, this resulted in the order of District Forum becoming final against it. In the light of facts detailed in complaint by the appellant that he has paid Rs.35,000/ - at one time and cheque for another substantial amount was obtained by respondent No.1 towards installment from him for which the appellant is facing prosecution under Section 138 of Negotiable Instruments Act, this is a clear -cut case of unfair trade practice as well as deficiency of service on his part. Reference in this behalf was made on behalf of both the parties to different documents.;


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