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ING Vysya Bank, rep. by its Chairman & Another v/s Dr. K.V. Sivasarma

    FA.No.669 of 2011 against CC.No.26/2010, District Consumer Forum, East Godavari District at Kakinada

    Decided On, 17 October 2012

    At, Andhra Pradesh State Consumer Disputes Redressal Commission Hyderabad

    By, HONOURABLE MR. JUSTICE D. APPA RAO
    By, PRESIDENT
    By, SMT. M. SHREESHA
    By, HONOURABLE MEMBER & S. BHUJANGA RAO
    By, HONOURABLE MEMBER

    For the Appellant : A. Raghavaiah, Advocate. For the Respondent : A.S.C. Bose, Advocate.



Judgment Text

Oral Order ( Hon’bl

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e Justice Sri D.Appa Rao, President)

None appears for the appellant despite the fact that the matter is posted under the caption of dismissal. In the circumstances, the appeal is dismissed for non-prosecution. No costs
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