UNION OF INDIA Vs. N.V.S.L.NARASIMHAM
LAWS(APCDRC)-2003-2-16
ANDHRA PRADESH STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on February 14,2003

UNION OF INDIA Appellant
VERSUS
N.V.S.L.Narasimham Respondents

JUDGEMENT

P.RAMAKRISHNAM RAJU, J. - (1.) The opposite parties in C.D. No. 663/1999 on the file of the District Forum, Visakhapatnam are the appellants.
(2.) In this case, the question is, when reserved ticket passengers were forcibly prevented from entering into the reserved bogie, whether they are entitled to compensation or not ?
(3.) The complainants had reserved tickets for travelling in Tirumala Express from Tirupathi to Visakhapatnam in S -5 coach on 28.1.1999. Though, they reached the station well in time, their berths were occupied by unauthorised persons. The reason assigned by the opposite parties is that as there was Congress Party meeting, large number of persons who attended the same occupied the berths and the Railway Management could not have any control. The District Forum did not accept this contention. In view of the unauthorised passengers occupying the reserved seats/berths of the complainants, they had alternatively travelled by engaging a taxi spending a sum of Rs. 5,077.50 to reach the destination, Visakhapatnam. The District Forum, besides directing payment of taxi fare as per Bill No. 388, marked as Ex. A -4, further directed payment of Rs. 2,000/ - to each of the complainants, in addition to a sum of Rs. 1,000/ - towards costs. Hence the appeal.;


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