USHA RANI Vs. MANOJ MITTAL
LAWS(UPCDRC)-2007-8-1
UTTAR PRADESH STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on August 30,2007

USHA RANI Appellant
VERSUS
MANOJ MITTAL Respondents

JUDGEMENT

MR.RAGHUNATH PRASAD, J. - (1.) THIS is an appeal against the majority judgment and order dated 20.6.2000 and 29.3.2001 passed in Complaint Case No. 54 of 1996 by the District Consumer Forum, Aligarh.
(2.) HEARD Mr. R.K. Gupta, learned Counsel for the appellant and Mr. Ashok Mehrotra and Mr. R. Nath, learned Counsel for the respondents and perused the record.
(3.) THE majority judgment was criticized by Mr. R.K. Gupta on the ground that the order of dismissal of complaint was passed arbitrarily and without taking into consideration the averments contained in the affidavit and the medical evidence warranting a conclusion that it was a case of deficiency of medical services. Learned Counsel for the respondents on the other hand with a view to support the majority judgment stressed that no case for medical deficiency was made out and as such the District Forum was justified in concluding that it was not a case of medical deficiency.;


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