MAJOR GENERAL V K SINGH Vs. USHAK KAAL ADVERTISING PVT LTD
LAWS(DELCDRC)-2006-9-7
DELHI STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on September 12,2006

Major General V K Singh Appellant
VERSUS
Ushak Kaal Advertising Pvt Ltd Respondents

JUDGEMENT

- (1.) THE matter is simple and can be decided at the outset without issuing notice to the respondent in just and proper manner and without reversing the impugned order or substantially varying or modifying the impugned order or affecting the merits of the case.
(2.) APPELLANT filed a complaint before District Forum seeking compensation of Rs. 5,00,000 as damages for break in the harmonious relations between him and his sister Smt. Meera and Rs. 15 lakh as damages for mental agony and apology from respondent as in the obituary with regard to death of his father and published by respondent, the name of his sister and her husband were inadvertently omitted and when this was brought to the notice of respondent, the respondent published their name on the next day in the obituary column.
(3.) THE complaint was dismissed vide impugned order dated 23.2.2006 with the observations that the appellant is making an issue out of alleged omission which was later on rectified by respondent. Apparently there was no malafide intention on the part of the respondent to cause any injury by omitting the name of his sister and her husband. The only grievance of the appellant against the impugned order is that the respondent should be directed to express regret for the omission as in the obituary published on 1.3.1998 there was no regret shown by the respondent in omitting the name of his sister and her husband.;


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