COMMON CAUSE, A REGD SOCIETY Vs. UNION OF INDIA & ORS.
LAWS(SC)-1990-8-97
SUPREME COURT OF INDIA
Decided on August 21,1990

Common Cause, A Regd Society Appellant
VERSUS
Union of India And Ors. Respondents

JUDGEMENT

- (1.)The further interim report covering the States of Kerala, Bihar and Uttar Pradesh from the Chairman of the National Consumer Disputes Redressel Commission has been received and is placed for orders.
(2.)We have heard counsel appearing for the States of Kerala, Bihar and Uttar Pradesh. We find the report in regard to the State of Kerala that apart from issue of Notification, no further steps have been taken to implement the statutory provisions. Sometime back when the case of West Bengal came up for consideration, we had indicated that lack of resources cannot be the explanation of the State for non-implementation of the requirements of the Statute particularly when the Legislation intends to protect the consumers. We, therefore, reject the stand of the State of Kerala that resources are not available and we direct; and Mr.Poti, counsel appearing for the State of Kerala accepts that within six weeks from today the State Forums and the District Forums shall be made fully functional. Accommodation shall be provided to each District Forum and appropriate staff shall also be sanctioned in the meantime.
(3.)Coming to the State of Bihar, it has been stated that the State Commission has been functioning from 1987. The District Forum for Patna has also been functioning from that year. In respect of remaining 38 districts, District Forums have been notified for 35 and in regard to the other three, steps are said to be in progress. It has been pointed out that no office accommodation or staff has been provided for the district forums and, therefore, they do not function even though they were constituted by Gazette Notification with effect from 12th April, 1990.
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