M/S VASU INFRASTRUCTURE PVT LTD Vs. RAVINDRA SHARMA
LAWS(NCD)-2020-2-33
NCDRC
Decided on February 10,2020

M/S VASU INFRASTRUCTURE PVT LTD Appellant
VERSUS
Ravindra Sharma Respondents




JUDGEMENT

C. Viswanath, J. - (1.) The present Appeal, under Section 19 of the Consumer Protection Act, 1986 (for short "the Act") has been filed by the Appellant against the order dated 27.11.2018 of the State Consumer Disputes Redressal Commission, U.P. (for short "the State Commission") in Complaint No.112/2012, whereby the Complaint filed by the Complainants (respondents herein) was partly allowed.
(2.) Alongwith the Appeal, IA/20224/2019, an application for condonation of delay has also been filed by the Appellant. He, however, has not mentioned the number of days of delay. The Registry of this Commission has calculated the delay as 362 days.
(3.) We heard the Learned Counsel for the Appellant on IA/20224/2019 and also carefully perused the record.;


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