KILIYAMANNIL SAIDALAVI MALAPPURAM Vs. KANNANCHERI APPUTTY MALAPPURAM
LAWS(KERCDRC)-2010-6-6
KERALA STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on June 26,2010

Kiliyamannil Saidalavi Malappuram Appellant
VERSUS
Kannancheri Apputty Malappuram Respondents

JUDGEMENT

- (1.) BY the order dated 24.2.03 in OP.187/02, the CDRF, Malappuram has directed the opposite party to pay to the complainant a sum of Rs.4200/ - with interest at 12% per annum from the date of complaint till payment with cost of Rs.1000/ -. It is aggrieved by the said directions that the present appeal is filed by the opposite party calling for the interference of this Commission as to the sustainability of the order passed by the Forum below.
(2.) THE complainant has approached to the Forum alleging that though an amount of Rs.4200/ - had been collected by the opposite party for taking an electric connection from the Electricity Board, the opposite party did nothing to get the connection and hence complaint was filed praying for directions to pay to the complainant a sum of Rs.4200/ - with Rs.25000/ - as compensation and cost.
(3.) THE opposite party filed version denying the allegations in the complaint. It was admitted that as requested by the complainant the opposite party had effected wiring for getting agricultural connection and gave the required documents for producing before the electricity office. However the opposite party had disputed the receipt of the amount of Rs.4200/ - and contended that he had not given any such receipt as stated by the complainant in the complaint. Submitting that there was no deficiency in service the opposite party prayed for the dismissal of the complaint. The Forum below marked the documents produced by the complainant as Exts.P1 and P2 and believing the case of the complainant the Forum had passed the impugned order.;


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