CITI GREEN FARMS (P) LTD Vs. RISHIKESH BORKOTOKY
LAWS(NCD)-2021-1-41
NCDRC
Decided on January 06,2021

Citi Green Farms (P) Ltd Appellant
VERSUS
Rishikesh Borkotoky Respondents

JUDGEMENT

Deepa Sharma,J. - (1.) The present Appeal, under Section ---51(1) of the Consumer Protection Act, 2019 (for short "the Act") has een filed by the Appellant against the order dated 07.11.2016 of the State Consumer Disputes Redressal Commission, Bangalore, Karnataka (for short "the State Commission") in Complaint No.131 of 2013 whereby the Complaint of the Respondent was allowed.
(2.) Since the present Appeal has been filed with a delay of about four years, an application IA No.7246 of 2020 has also been filed. Arguments on this application for condonation of delay are heard. IA 7246 of 2020 (condonation of delay)
(3.) Vide this application, the Appellant has sought condonation of delay of four years in filing the present Appeal. It is contended that the Appellant had no knowledge of the passing of the impugned order since during the pendency of the Complaint before the State Commission it had changed the address and therefore, copy of final order was not received by it. Secondly, the Counsel for the Appellant did not inform it that the matter had been reserved for order on 13.07.2016 and the order was pronounced on 07.11.2016, copy of which was not received by it. It learnt of the passing of the impugned order only as its property was attached in the execution proceedings. On these grounds, the condonation of delay in filing the present Appeal has been sought.;


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