COMMISSIONER, THE THENI ALLINAGAR MUNICIPALITY Vs. K. KARNAN
LAWS(TNCDRC)-2010-6-1
TAMIL NADU STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on June 30,2010

Appellant
VERSUS
Respondents

JUDGEMENT

M. THANIKACHALAM J. - (1.) The appeal itself taken for hearing, by consent.
(2.) The respondent herein as complainant, accusing the municipality, as if they have not provided water supply connection, lodged a complaint before the District Forum, not only for the direction to give water supply connection, but also for compensation of Rs.70000/-, in addition to someother reliefs, which was contested on various grounds.
(3.) The District Forum, after consideration, allowed the complaint, issuing a direction, directing the opposite party to give water connection, as well to pay a sum of Rs.25000/- as compensation for mental agony, with interest at 12% p.a., in addition to Rs.5000/- as cost, thereby causing grievance to the municipality, resulting this appeal.;


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