UNION OF INDIA Vs. VINOD SANGHI
LAWS(APCDRC)-2003-9-5
ANDHRA PRADESH STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on September 19,2003

UNION OF INDIA Appellant
VERSUS
VINOD SANGHI Respondents

JUDGEMENT

P.RAMAKRISHNAM RAJU,PRESIDENT - (1.) THIS is an application to condone the delay of 13 days in filing the appeal. What is stated in the petitioners affidavit is that the copy of the impugned order was received by the first petitioner on 10.6.2003. As the second petitioner was the competent authority the order copy was sent to it which was received by it on 18.6.2003 and hence there is a delay of 13 days in filing the appeal. There is no explanation for not filing the appeal in time except stating that the order copy received on 10.6.2003 was sent to the second petitioner and the same was received on 10.6.2003. Hence this application is devoid of merits and is accordingly dismissed.
(2.) EVEN otherwise, there are no merits in this appeal.
(3.) THE opposite parties in C.D. No. 519/2001 on the file of District Forum -I, Hyderabad are the appellants. The case of the complainants, who are husband and wife is that while they were travelling on 10.10.2000 from Hyderabad in 3 Tier Sleeper with confirmed tickets in Train No. 7046 and were allotted berth Nos. 41 and 42 in coach No. 8124 with two suit cases, at about 2.15 a.m. some unauthorised persons entered the compartment and committed theft of the luggage of the complainants and other passengers at 5.30 a.m. When the second complainant got up and verified, she found that the luggage was missing by cutting the chain attached to the ring. The complainants kept Rs. 30,000/ - cash and clothes worth Rs. 40,000/ - in the suit -cases. The incharge GRP noted the address of the complainants and promised to send the FIR. They were forced to cancel their journey because of the theft and neither the ticket examiner, conductor, attendant or police constable could be traced when the theft occurred, hence the complaint.;


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