INDUS MOTOR COMPANY PVT. LTD. Vs. KABEER @ HUMAYOON KABEER
LAWS(NCD)-2020-1-48
NCDRC
Decided on January 09,2020

Indus Motor Company Pvt. Ltd. Appellant
VERSUS
Kabeer @ Humayoon Kabeer Respondents

JUDGEMENT

V.K.JAIN,J. - (1.) These Revision Petitions are directed against the order of the State Commission dated 06.09.2018, whereby the appeals preferred by the petitioner against the order of the District Forum were dismissed as barred by limitation.
(2.) Three separate Consumer Complaints were instituted against the petitioner company on the allegations that their employee Mr. Ali who later committed suicide, had taken cash advance from them for sale of pre-owned cars to them and thereafter, neither the cars were delivered nor the amounts which he had received from the complainants while working in the pre-owned cars segment of the showroom of the petitioner company, were refunded.
(3.) The complaints were resisted by the petitioner company which denied having received any amount from the complainants.;


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