DIVISIONAL CONTROLLER MAHARASHTRA STATE ROAD TRANSPORT CORPORATION Vs. BABAN
LAWS(BOM)-2016-9-191
HIGH COURT OF BOMBAY
Decided on September 06,2016

DIVISIONAL CONTROLLER MAHARASHTRA STATE ROAD TRANSPORT CORPORATION Appellant
VERSUS
BABAN Respondents

JUDGEMENT

SMT.VASANTI A NAIK, J. - (1.) Rule. Rule made returnable forthwith. The petition is heard finally with the consent of the learned Counsel for the parties.
(2.) By this writ petition, the petitioner ­ Maharashtra State Road Transport Corporation, Amravati challenges the order of the State Consumer Disputes Redressal Commission, Circuit Bench at Nagpur, dated 16.1.2014 dismissing the appeal filed by the petitioner, in default.
(3.) The respondent had filed a complaint before the Consumer Disputes Redressal Forum at Amravati under Section 12 of the Consumer Protection Act. The complaint of the respondent was partly allowed by the District Consumer Disputes Redressal Forum on 7.1.2009. Against the order of the Forum the petitioner ­ Corporation had filed an appeal bearing Appeal No.554/2002. The appeal was pending before the State Consumer Disputes Redressal Commission at Mumbai and the same was transferred to Nagpur at the end of the year 2013. The petitioner ­ Corporation was informed about the transfer of the appeal to the Circuit Bench at Nagpur. According to the petitioner, before the petitioner ­ Corporation could engage a Counsel to prosecute the appeal that was transferred to the Circuit Bench at Nagpur, the appeal was dismissed in default by an order, dated 16.1.2014 for the nonappearance of the petitioner or its Counsel before the Circuit Bench on 16.1.2014.;


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