NATIONAL DRESS CLEANERS Vs. K RAJAGOPALA PILLAI
LAWS(KERCDRC)-2010-6-5
KERALA STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on June 03,2010

National Dress Cleaners Appellant
VERSUS
K Rajagopala Pillai Respondents

JUDGEMENT

- (1.) THE appellants are the opposite parties in CC:175/08 in the file of CDRF, Kollam. The appellants are under orders to pay a sum of Rs. 2,000 towards the price of the Sari that was damaged in the dry -cleaning process and compensation of Rs. 500 and cost of Rs. 500.
(2.) THE matter is with respect to the damage caused to the Sari entrusted to the appellants for dry cleaning. After getting back the Sari later when it was taken for wearing it was found that it is full of different colours. The damage was occasioned during the cleaning process at the establishment of the opposite party. The matter was intimated to the appellants and the Sari returned to the appellants. Although he had agreed to settle the matter subsequently retreated.
(3.) ON the other hand the opposite parties/appellants have contended that it is on account of personal grudge due to non -reduction of dry cleaning charges as requested by the complainant that the complaint has been filed. It is also contended that the complainant had verified that there was no defect in the Sari and it is thereafter the Sari was taken to his residence. The evidence adduced consisted of the testimony of PW1 and Exts. P1 to P4.;


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