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Cholamandalam Investments & Finance Co. Ltd. & Another v/s Sally Kuriachan

    APPEAL NO. 698 of 2004 (Appeal filed against the order passed by the CDRF Kottayam in OP.No:332 of 2003)

    Decided On, 01 November 2008

    At, Kerala State Consumer Disputes Redressal Commission Thiruvananthapuram

    By, SRI.M.V.VISWANATHAN: JUDICIAL MEMBER
    By, SRI.S.CHANDRAMOHAN NAIR: MEMBER & SRI. M.K. ABDULLA SONA: MEMBER

    For the Appearing Parties: M/S. Philip. T. Varghese & Subha Abraham, Sri. P.O.Devassya, Advocates.



Judgment Text

SHRI. M.V. VISWANATHAN: JUDICIAL MEMBER



Both parties present. Matter settled. A joint memo filed to that effect and the same is recorded. Hence the appeal is disposed of in terms of the settlement incorporated in the join

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t statement dt:1..11..2008.
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