NARNE ESTATES PVT.LTD. Vs. LT.COL.K.V.GOPAL
LAWS(APCDRC)-2003-3-2
ANDHRA PRADESH STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on March 12,2003

Narne Estates Pvt.Ltd. Appellant
VERSUS
Lt.Col.K.V.Gopal Respondents

JUDGEMENT

P.RAMAKRISHNAM RAJU,PRESIDENT - (1.) THIS is an application to condone the delay of 332 days in filing the appeal.
(2.) WHAT is stated in the petitioners affidavit is that the order copy was dispatched on 26.2.2002 by the District Forum and the last date for filing the appeal was 27.3.2002. As the petitioners offered alternate plots in view of the ban, they filed a clarification memo on 26.3.2002 which was rejected on 1.11.2002. Hence there is a delay of 332 days.
(3.) WE cannot accept this explanation. Filing memo which is not maintainable cannot extend the period of limitation. If the petitioners have taken a chance by filing a memo and kept quiet without filing the appeal till the fate of the memo is decided they can only blame themselves. Therefore, this explanation is far from convincing as it is easy to file some memo or other for extension of period of limitation which it does not help in condoning the delay in filing the appeals. We cannot, therefore, find ourselves comfortable to accept such pleas. Therefore the inordinate delay of 332 days cannot be condoned. The petition is devoid of merits and is accordingly dismissed. Even otherwise there are no merits in the appeal.;


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