RATAN CH BANIK Vs. DHANANJOY GHOSH
LAWS(NCD)-2020-12-16
NCDRC
Decided on December 01,2020

Ratan Ch Banik Appellant
VERSUS
Dhananjoy Ghosh Respondents

JUDGEMENT

Dinesh Singh,J. - (1.) Taken up through video conferencing. 1. This Revision Petition has been filed under Section 21(b) of The Consumer Protection Act, 1986 ('Act 1986'), challenging the Order dated 22.06.2015 of The State Consumer Disputes Redressal Commission, Tripura ('State Commission') in F.A. No. 24 of 2012, arising out of the Order dated 07.09.2012 in C.C. No. 42 of 2010 passed by The District Consumer Disputes Redressal Forum, West Tripura, Agartala ('District Forum'). The Petitioner, Mr. Ratan Ch. Banik, Proprietor of Radio Mechanical Centre, was the Opposite Party before the District Forum, and is hereinafter being referred to as the 'Opposite Party'. The Respondent, Mr. Dhananjoy Ghosh, was the Complainant before the District Forum, and is hereinafter being referred to as the 'Complainant'.
(2.) Heard arguments from learned Counsel for the Opposite Party and learned Amicus Curiae for the Complainant. Perused the material on record, including inter alia the Order dated 07.09.2012 of the District Forum, the impugned Order dated 22.06.2015 of the State Commission and the Petition.
(3.) The dispute relates to a defective amplifier (costing Rs. 22,000/-) sold by the Opposite Party (Proprietor of 'Radio Mechanical Centre') to the Complainant. The purchase (worth Rs. 22,000/-) was made in 2009, the litigation before the District Forum commenced in 2010, we are now in 2020. ;


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