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Electron Computer and E-Security v/s M. Abdul Rahiman

    IA NO.1050 of 2012 & 1051 of 2012 In Appeal No.522 of 2012
    Decided On, 06 October 2012
    At, Kerala State Consumer Disputes Redressal Commission Thiruvananthapuram
    By, THE HONOURABLE MR. M.K. ABDULLA SONA MEMBER
   


Judgment Text
SHRI. M.K. ABDULLA SONA, MEMBER

Heard in detail and perused the available evidence, facts and circumstance of this case. The appellant is the opposite party who prefers this appeal under the direction of the Forum below that to take back the defective Electronic Security System supplied to the complainant and also to refund its price Rs.62,500/- with punitive compensation of Rs.20,000/- and cost of Rs.3,500/-.

2. This appeal filed along with an IAs 1050/12 and 1051/12 respectively. These IAs are the condonation of the delay of 853 days for filing the appeal. Another IA is to wave the deposit of the statutory amount for filing the appeal.

3. Both IAs and the appeal are also dismissed. There is no reason to admit both the IAs and appeal filed by the appeal. Deposit the prescribed amount of the decree amount before the appellate Commission is a statutory provision. This Commission have no discretionary power to exempt this amount.


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In the result, IA’s and appeal are hereby dismissed. No cost ordered. This Commission do so.
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