PVR LIMITED Vs. EKTA JINDAL
LAWS(DELCDRC)-2009-9-2
DELHI STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on September 01,2009

PVR LIMITED Appellant
VERSUS
Ekta Jindal Respondents




JUDGEMENT

- (1.)MR . Vineet Mehta, Counsel present for the appellant.
(2.)THE appeal has come up before us for hearing at the stage of admission.
(3.)HEARD . The facts of the case are as follows:
The complainant respondent along with her father on 12.12.2003 had been to the appellant OP PVR Metropolitan Cinema at Gurgaon to see a Film Show. During the interval she purchased Tropicana juice and kit kat, the MRP price of which was Rs. 12 and 15 respectively but the Sales Man at the counter charged the price for Kit Kat Rs. 20 and for Tropicana juice Rs. 25 and Rs. 45 for the packed container of the cold drink Pepsi and refused to issue a cash memo.



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