ARORA ENTERPRISES Vs. SUPERINTENDENT OF POLICE
LAWS(APCDRC)-2003-3-9
ANDHRA PRADESH STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on March 24,2003

ARORA ENTERPRISES Appellant
VERSUS
SUPERINTENDENT OF POLICE Respondents

JUDGEMENT

P.RAMAKRISHNAM RAJU,PRESIDENT - (1.) THIS is an application to condone the delay of 9 days in filing the appeal.
(2.) WHAT is stated in the affidavit of the Advocates clerk of the petitioner is that though the appeal has to be filed before 7.1.2003 and also the papers were entrusted on 6.1.2003 due to heavy work, the appeal could not be filed till 15.1.2003. The period of limitation cannot be extended depending on the work -load on the clerk -cum -typist. Hence this application is devoid of merits and is accordingly dismissed. Even otherwise there are no merits in the appeal.
(3.) THE opposite parties in C.D. No. 113/2002 on the file of District Forum, West Godavari, Eluru are the appellants. The case of the complainant is that he is the Superintendent of Police, West Godavari who ordered for supply of Gym material with 10 guage standard with specifications mentioned in the quotation from the appellants. But actually what was supplied is 9 guage material which are inferior quality and defective items of Gym articles. Hence he filed the complaint.;


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