OCTAGON BUILDERS Vs. DILIP MEHRA
LAWS(DELCDRC)-2013-2-1
DELHI STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on February 01,2013

Octagon Builders Appellant
VERSUS
Dilip Mehra Respondents

JUDGEMENT

- (1.) IN a complaint case bearing No.271/2012 filed by the complainant against the OP, before District Forum(East), 11.09.2012 was fixed for filing written version by the OP. The OP absented himself and the Forum ordered to proceed ex -parte against him.
(2.) THAT is what brings the appellant/complainant in this appeal before this Commission.
(3.) WE have heard Sh. Sanjeev Sharma counsel for the appellant in this appeal, as there is no need to hear the respondent. The version of the appellant for non -appearance before the District Forum is that his counsel Sh. Sanjeev Sharma got suddenly indisposed and on his behalf a proxy counsel Ms. Sonia Khandelwal appeared and requested the Forum to adjourn the case on that ground which the Forum disagreed and ordered to proceed ex -parte, without taking cognizance of the presence of proxy counsel. The application for setting aside the ex -parte order too was dismissed by the Forum, which was filed by the proxy counsel the same day on 11.09.2012 before the District Forum.;


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