MSM DISCOVERY PVT. LTD. Vs. ADESH KUMAR
LAWS(UTN)-2012-4-59
HIGH COURT OF UTTARAKHAND
Decided on April 03,2012

MSM DISCOVERY PVT LTD Appellant
VERSUS
Adesh Kumar Respondents

JUDGEMENT

- (1.) Heard learned counsel for the petitioner. By means of this writ petition, the petitioner has sought a writ in the nature of certiorari quashing the impugned order dated 20-3-2012 passed by the State Consumer Disputes Redressal Commission, Uttarakhand, Dehradun (for short the State Commission) in Revision Petition No. 15 of 2009.
(2.) The impugned order has been passed in revision under Section 17(1)(b) of the Consumer Protection Act, 1986, which was filed against the order dated 3-6-2009 passed by the District Consumer Redressal Forum Haridwar (for short the District Forum), whereby the District Forum had directed the revisionist to start its signal feed to the respondent No. 2.
(3.) The order dated 3-6-2009 was assailed in revision before the State Commission. The order under revision was passed by the Members of the District Forum and whereas the President of he District Forum vide separate order summarily dismissed the consumer complaint being not maintainable.;


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