UNION OF INDIA Vs. AMAL CHANDRA HORE
LAWS(NCD)-2020-1-9
NCDRC
Decided on January 06,2020

UNION OF INDIA Appellant
VERSUS
Amal Chandra Hore Respondents




JUDGEMENT

DINESH SINGH, J. - (1.) This Revision Petition has been filed under Section 21(b) of The Consumer Protection Act, 1986, hereinafter referred to as the 'Act 1986', challenging the Order dated 31.05.2019 passed by The West Bengal State Consumer Disputes Redressal Commission, hereinafter referred to as the 'State Commission', in F.A. No. 20 of 2019 arising out of the Order dated 16.11.2018 in C.C. No. 52 of 2018 passed by The District Consumer Disputes Redressal Forum, Dakshin Dinajpur, hereinafter referred to as the 'District Forum'.
(2.) The Petitioner(s) herein were the Opposite Parties before the District Forum, and are hereinafter being referred to as the 'Postal Department'. The Respondent herein was the Complainant before the District Forum, and is hereinafter being referred to as the 'Complainant'.
(3.) Heard learned Counsel for the Postal Department on admission. Perused the material on record including inter alia the Order dated 16.11.2018 of the District Forum, the impugned Order dated 31.05.2019 of the State Commission and the Memo of Petition. ;


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