PRASHNA ELECTRIC EQUIPMENT Vs. INNOVA TECHNOLOGIES
LAWS(NCD)-2020-6-41
NCDRC
Decided on June 24,2020

Prashna Electric Equipment Appellant
VERSUS
Innova Technologies 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', challenging the Order dated 09.07.2010 passed by The Gujarat State Consumer Disputes Redressal Commission, hereinafter referred to as the 'State Commission', in F.A. No. 797 of 2010 arising out of the Order dated 18.05.2010 in C.C. No. 962 of 2009 passed by The District Consumer Disputes Redressal Forum, Surat, hereinafter referred to as the 'District Forum'. The Petitioner herein, Prashna Electric Equipment, was the Complainant before the District Forum, and is hereinafter being referred to as the 'Complainant'. The Respondent herein, Innova Technologies, was the Opposite Party before the District Forum, and is hereinafter being referred to as the 'Opposite Party'.
(2.) Heard arguments from learned Counsel for the Complainant through video conferencing on 17.06.2020. None was available for the Opposite Party. (Vide this Commission's Order 15.02.2012 the Opposite Party was ordered to be proceeded against ex parte.) Perused the material on record, including inter alia the Order dated 18.05.2010 of the District Forum, the impugned Order dated 09.07.2010 of the State Commission and the Petition.
(3.) The Petition has been filed with self-admitted delay of 10 days. A perusal of the application for condonation of delay shows that the reasons stated therein are illogical and unpersuasive in explaining convincingly and cogently the delay in filing the Petition. Sufficient cause to explain the delay is not forthcoming. However, in the interest of justice, to provide fair opportunity to the Complainant, to settle the matter on merit, the delay is condoned.;


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