BHARAT SANCHAR NIGAM LIMITED Vs. PAHAL SINGH
LAWS(UPCDRC)-2007-11-3
UTTAR PRADESH STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on November 27,2007

BHARAT SANCHAR NIGAM LIMITED Appellant
VERSUS
PAHAL SINGH Respondents

JUDGEMENT

- (1.) HEARD Mr. R.K. Gupta, learned Counsel for the appellants.
(2.) NONE is present on behalf of the respondent.
(3.) AT the very outset it may be observed that the point of argument submitted by the appellants has force. This appeal is partly allowed. Shortly stated, the respondent/complainant applied for a telephone connection in the year 2000 but the connection was not released to him for over two years. As a consequence he filed the complaint praying not only for release of the telephone connection but also for damages. The District Consumer Forum, Saharanpur having regard to the long duration in which the telephone connection has not been released to the complainant arrived at a conclusion that there was a deficiency in service and accordingly granted the complaint with a direction to the appellant to instal telephone connection within 45 days and in case of default damages @ Rs. 10 per day were allowed.;


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