RAKESH KUMAR SRIVASTAVA Vs. MANAGER, FEDERAL TRAVELS & TOUR
LAWS(DELCDRC)-2013-7-1
DELHI STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on July 25,2013

RAKESH KUMAR SRIVASTAVA Appellant
VERSUS
Manager, Federal Travels And Tour Respondents

JUDGEMENT

- (1.) THE facts of the case are that the complainant on the offer of the OP, a travel agent, obtained tour package to Andaman Nicobar including the Havlock Island commencing from 27.12.06 to 01.01.07 for six days after paying the OP Rs. 2,24,570/ - including the air fare Rs. 50,000/ -. The grouse of the complainant before the District Forum was that he was not taken to Havlock Island, the accommodation provided to him where he was made to stay was of poor quality, he was also not given celebrities on the night of 31st December, 2006, when he was to start his journey from Delhi, his flight from Delhi to Chennai was cancelled, in consequence whereof he missed the flight from Chennai to Port Blair causing physical and mental harassment to him, as promised by the OP, he was not given a Soni Handycam. He therefore prayed before the District Consumer Forum that the OP be directed to pay him a compensation of Rs. 5 lac.
(2.) THE OP opposed the claim and filed the written statement denying all the adverse allegations against him.
(3.) THE District Consumer Forum has awarded him a compensation of Rs. 20,000/ -, Rs. 5,000/ - as costs holding the OP deficient in service. Dissatisfied with the trial Forum's award, the appellant has come in appeal before this Commission.;


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