SHYAM LAL GOEL Vs. M.T.N.L.
LAWS(DELCDRC)-2006-3-33
DELHI STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on March 08,2006

Shyam Lal Goel Appellant
VERSUS
M.T.N.L. Respondents

JUDGEMENT

J.D.KAPOOR, J - (1.) COMPLAINT of the appellant seeking compensation for deficiency in service on the part of the respondent in raising unnecessary bills and in respect of the calls which were never made by the appellant was dismissed vide impugned order dated 8th December, 2005.
(2.) FEELING aggrieved the appellant has preferred this appeal.
(3.) GRIEVANCE of the appellant, who is a subscriber of telephone No. 27396297 with STD facility was about the excessive bills for the period of March 2005 showing as many as 139 calls during three days from 16.3.2003 to 18.3.2003 whereas this telephone was out of service due to change of exchange in the said period. As against this the respondent took the plea that the bill of Rs. 842 was absolutely correct and was on the basis of actual consumption. So much so the telephone was kept under observation and it was found that there were as many as 51 calls made on 28.4.2004 26 calls on 30.4.2004 on mobile number 9871489096 which was called from appellants telephone and similarly another 35 calls on mobile No. 98997128880 on 7.11.2004 and 15 calls on 31.12.2004 were also made from the telephone of the appellant.;


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