MARUTI SUZUKI INDIA LTD Vs. SHIJI JOSEPH & 2 ORS
LAWS(NCD)-2020-8-50
NCDRC
Decided on August 19,2020

MARUTI SUZUKI INDIA LTD Appellant
VERSUS
Shiji Joseph And 2 Ors Respondents

JUDGEMENT

- (1.) This revision petition has been filed by the petitioner Maruti Suzuki India Limited challenging the order dated 30th April 2015 passed in first appeal Nos. 279 and 383 of 2012 by the Kerala State Consumer Disputes Redressal Commission (in short the State Commission).
(2.) The brief facts of the case are that the opposite party nos.2 and 3 are petitioners herein and complainant and opposite party nos. 1 and 2 are respondents herein.
(3.) Complainant an advocate by profession, got transferred the booking originally done by one Mr Binu of Maruti Swift Diesel Car by paying Rs.50,000/- in his favour and subsequently, purchased the said car on 29.10.2010 by paying Rs.5,86,094/-. Soon after purchase the vehicle started giving problem of excessive consumption of oil, but the same could not be fixed by the opposite parties despite inspection of the vehicle/ rectification work done on the vehicle. Being aggrieved, complaint was filed before the District Forum.;


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