RATTAN LAL BHARADWAJ Vs. MAGMA FINANCIAL CORPORATION LTD.
LAWS(NCD)-2020-1-67
NCDRC
Decided on January 16,2020

Rattan Lal Bharadwaj Appellant
VERSUS
Magma Financial Corporation Ltd. Respondents

JUDGEMENT

DINESH SINGH,J. - (1.) This Appeal has been filed under Section 19 of The Consumer Protection Act, 1986, hereinafter referred to as the 'Act', impugning the Order dated 03.05.2019 in C.C. No. 931 of 2018 passed by The State Consumer Disputes Redressal Commission, Punjab, hereinafter referred to as the 'State Commission'.
(2.) The Appellant herein, Mr. Rattan Lal Bhardwaj, was the Complainant before the State Commission, and is hereinafter being referred to as the 'Complainant'. The Respondents herein, Magma Financial Corporation Limited, were the Opposite Parties No. 1 and No. 2 before the State Commission, and are hereinafter being referred to as the 'Financial Corporation'.
(3.) On 27.09.2019, we heard the learned Counsel for the Complainant, Mr. S. R. Bansal, Advocate on admission in the Circuit Bench at Chandigarh. The Order was reserved.;


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