K.SAMBASIVA RAO GUPTA Vs. SHRIRAM CHITS (P.) LTD.
LAWS(APCDRC)-2003-3-1
ANDHRA PRADESH STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on March 05,2003

K.SAMBASIVA RAO GUPTA Appellant
VERSUS
SHRIRAM CHITS (P.) LTD. Respondents

JUDGEMENT

MAMATA LAKSHMANNA,MEMBER - (1.) THIS appeal is filed by the unsuccessful complainant in C.D. No. 103/1998 on the file of District Forum, Guntur.
(2.) THE complainant was a subscriber of a Chit No. GLJ 6/23 run by the opposite party for Rs. 25,000/ - for a period of 50 months. The monthly subscription payable was Rs. 500/ -. He regularly paid the subscriptions and at the time of 19th instalment on 25.10.1997, he was declared successful bidder. As per Ex. A6, he submitted three sureties as per the terms and conditions of the opposite party and filed other necessary documents. The opposite party on being satisfied, prepared a cheque but as he wanted a draft instead of a cheque, the opposite party issued the same. In the process, there was a delay of one month and 15 days till the payment was made, hence he filed the complaint.
(3.) THE opposite parties in their counter stated that the three sureties belong to Macherla, hence it took some time for verfication, as their office was in Guntur as such they had to verify the documents through their branch office at Macherla. The District Forum agreed with the contention of the opposite party and found that there was no deficiency in service and accordingly dismissed the complaint. Aggrieved by the said order, this appeal is filed. ;


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