NAGAR NIGAM KOTA Vs. MOHAMMAD USMAN
LAWS(NCD)-2021-1-21
NCDRC
Decided on January 04,2021

Nagar Nigam Kota Appellant
VERSUS
Mohammad Usman Respondents

JUDGEMENT

C Viswanath,J. - (1.) The present Revision Petition has been filed by the Petitioner/Opposite Party against the order dated 27.02.2013 of Rajasthan State Consumer Disputes Redressal Commission, Circuit Bench at Kota (for short "the State Commission") in First Appeal No.109/2011, whereby the Appeal filed by the Petitioner was dismissed.
(2.) Alongwith the Revision Petition, IA/7358/2020, an application for condonation of delay of has also been filed by the Petitioner. The Petitioner, however, does not mention the delay in filing this Revision Petition. According to the Registry, there is a delay of 2621 days.
(3.) I have heard the Learned Counsel for the Petitioner on IA/7358/2020, application for condonation of delay and also carefully perused the record.;


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