GREAT INDIA CREDIT CORPORATION (R) Vs. IRENE DSOUZA
LAWS(NCD)-2020-12-19
NCDRC
Decided on December 03,2020

Great India Credit Corporation (R) Appellant
VERSUS
Irene Dsouza Respondents

JUDGEMENT

Dinesh Singh,J. - (1.) Taken up through video conferencing. 1. Heard learned counsel for the appellants. Perused the material on record.
(2.) The instant appeal, F.A. No. 659 of 2013, has been filed before this Commission under Section 19 of the Act 1986, impugning the Order dated 05.03.2013 of the State Commission. A perusal of the said Order of 05.03.2013 shows that it has been passed in appeal under Section 27A against the Order dated 07.11.2012 passed by the District Forum under Section 27.
(3.) Execution proceedings, to execute an Order that has attained finality within the meaning of Section 24 of the Act 1986, whether for 'Enforcement' under Section 25(3), or for 'Penalties' under Section 27, are distinctively different from adjudication of a 'complaint', are separate and independent proceedings.;


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