AMBUJA CEMENTS LIMITED Vs. ATMARAM
LAWS(NCD)-2020-3-79
NCDRC
Decided on March 02,2020

Ambuja Cements Limited Appellant
VERSUS
ATMARAM Respondents


Referred Judgements :-

RUBI CHANDRA DUTTA VS. UNITED INDIA INSURANCE CO LTD [REFERRED TO]


JUDGEMENT

Prem Narain,J. - (1.) This revision petition has been filed by the petitioner/opposite party, Ambuja Cements Limited against the order dated 25.10.2017 passed in Appeal No. 148 of 2012 by the Rajasthan State Consumer Disputes Redressal Commission, Circuit Bench at Bikaner (For short, State Commission') wherein the appeal filed by the petitioner herein has been dismissed and the order of the District Forum has been upheld.
(2.) Brief facts of the case are that the complainant/respondent purchased 45 bags of Ambuja Cement manufactured by OP/petitioner worth Rs.9,454/- from the dealer for the purpose of using cement bags for plastering the walls of the house. Due to defective quality, cement started peeling off from the walls at different places. It has been alleged that the complainant approached the dealer who accepted the fact after inspection that it happened due to the poor quality of the cement. Complainant filed the complaint wherein the District Forum vide its order dated 06.08.2012 directed OP to pay the price of cement of Rs. 9,454/- with 9% p.a. interest and Rs. 5,000/- for sand and labour charges alongwith Rs.2,000/- towards litigation cost.
(3.) Being aggrieved, petitioner preferred First Appeal No. 148 of 2012 before the State Commission which was dismissed vide order dated 25.10.2017.;


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