GUJARAT STATE FERTILIZER AND CHEMICALS LTD Vs. HARISHBHAI JAMNADAS PATEL
LAWS(GUJCDRC)-2010-8-2
GUJARAT STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on August 11,2010

Gujarat State Fertilizer And Chemicals Ltd Appellant
VERSUS
Harishbhai Jamnadas Patel Respondents

JUDGEMENT

- (1.) THE present respondent -Original complainant had filed a Consumer Complaint No. 24 of 2005 before the learned Consumer Disputes Redressal Forum, Vadodara wherein he has claimed Rs. 49,374 for purchase of the plants and Rs. 3,55,500 towards loss of crop.
(2.) THE learned District Forum, Vadodara after hearing both sides had passed an order on 24th April, 2009 which reads as under: "The complaint is partly allowed. The opponents are to pay Rs. 49,375.00 (Rupees forty nine thousand three hundred seventy five only) to the complainant with 9% interest from the date of purchase i.e. 7.7.2003 till realization. The opponents shall also pay Rs. 5,000.00 for mental agony, torture and cost of the proceedings. This award be complied with within two months from the date of receipt of copy hereof."
(3.) BEING aggrieved by and dissatisfied with the said order dated 24th April, 2009, the opponent appellant herein has preferred this appeal. Process has been issued to the respondent Pursuant to that Dr. N.N. Jajav, appeared for and on behalf of the respondent before the Commission.;


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