HARDAYAL SINGH MANN S/O. SH. KARAM SINGH Vs. INDERJIT SINGH
LAWS(NCD)-2020-10-15
NCDRC
Decided on October 29,2020

Hardayal Singh Mann S/O. Sh. Karam Singh Appellant
VERSUS
INDERJIT SINGH Respondents

JUDGEMENT

V.K.JAIN,J. - (1.) Three Consumer Complaints were instituted before the State Commission against five persons including the appellant Hardayal Singh Mann who was impleaded as OP No.4 in the Consumer Complaints. The Consumer Complaints were allowed by the State Commission on 14.05.2019 against all the OPs including the appellant Hardayal Singh Mann. No appeal by the appellant was preferred against the order passed by the State Commission in the Consumer Complaints. The learned counsel for the appellant is not aware whether the other OPs had preferred any appeal or not.
(2.) Since the order passed by the State Commission was not complied, execution proceedings were initiated against the OPs in the Consumer Complaints including the appellant herein. The Non-Bailable Warrants of the arrest of the appellant were issued by the State Commission on 30.06.2020 for 21.07.2020. Since the warrants were not executed for that date, the same were again issued for 14.09.2020 and were sent to SSP, Mohali.
(3.) The State Commission had heard the matter on 29.04.2020 when an advocate had appeared for the appellant Hardayal Singh Mann and the order issuing Non-Bailable Warrants of his arrest was passed in the presence of the counsel.;


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