ASHWANI JAIN @ SUNNY JAIN Vs. HEWLETT-PACKARD INDIA SALES PVT LTD
LAWS(PUNCDRC)-2010-2-3
PUNJAB STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on February 23,2010

Ashwani Jain @ Sunny Jain Appellant
VERSUS
Hewlett -Packard India Sales Pvt Ltd Respondents

JUDGEMENT

- (1.) ASHWANI Jain @ Sunny Jain appellant had purchased Compaq Laptop having model V6211fromM/s. City Computer Care,Narwana (Haryana) on 5.6.2007 for an amount of Rs. 40,500, who were the authorised dealers of the manufacturers. It was manufactured by M/s. Hewlett -Packard India Sales Pvt. Ltd. respondent No. 1. It was got installed by the appellant. The appellant also got installed RAM of one GB from Value Point Infonet, Bangalore vide invoice dated 3.9.2007 for an amount of Rs. 2500.
(2.) IT was further pleaded that the Laptop was under warranty for the period upto 5.6.2008. Under the warranty, the respondents were liable to repair the system and also to replace the defective part, if so required.
(3.) IT was further pleaded that on 9.6.2008 the appellate got a care pack for Presario (as described by respondent Nos. 2 and 3) vide cash memo dated 9.6.2008 for an amount of Rs. 7,865. Respondent Nos. 2 and 3 had assured that care pack included complete repair and maintenance of the system and that the respondents would be liable to replace the defective parts if so required, to bring the system in working condition. The duration was 2 years. Respondent Nos. 2 and 3 had assured that they were authorised service providers of respondent No. 1. It was further pleaded that the appellant was using the system for his personal use with proper care and caution. However, there was sudden problem of display. Accordingly the appellant approached the respondents at service centre of respondentNo. 3 on22.12.2008 against Token No. 503 with this complaint. The system was shown to the technician of respondent No. 3, who thoroughly checked the system after opening the same. He tried to locate the fault. The said technician kept the system with him and assured the appellant that system would be repaired in short time. On the assurance of respondents, the appellant left the said system with respondents.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.