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Hindustan Insecticides Ltd., Through Its Authorized Representative, New Delhi v/s Thakar & Others


Company & Directors' Information:- INSECTICIDES (INDIA) LIMITED [Active] CIN = L65991DL1996PLC083909

Company & Directors' Information:- THAKAR INSECTICIDES LIMITED [Strike Off] CIN = U24249DL1989PLC035527

Company & Directors' Information:- HINDUSTAN CORPORATION PRIVATE LIMITED [Dissolved] CIN = U74900KL1901PTC000424

Company & Directors' Information:- HINDUSTAN LTD. [Active] CIN = U99999MH1917PTC000472

Company & Directors' Information:- HINDUSTAN CORPORATION LIMITED [Dissolved] CIN = U99999MH1949PLC007790

    Revision Petition No. 3038 of 2015

    Decided On, 24 July 2020

    At, National Consumer Disputes Redressal Commission NCDRC

    By, THE HONOURABLE MR. JUSTICE V.K. JAIN
    By, PRESIDING MEMBER

    For the Petitioner: Praveen Kumar Singh, Advocate. For the Respondents: Ronak Karanpuria, Advocate.



Judgment Text


Oral:

The arguments have been heard at length. After arguments the Ld. Counsel for the complainant states that since the consumer complaint was allowed jointly as well as severally, against the petitioner and respondent No. 4 Tropical Agro System (India) Private Limited, he would have no objection to the revision petition being allowed only qua the petitioner with liberty to the complainant to recover the entire amount payable in terms of the order of the District Forum from the respondent No. 4 Tropical Agro System (India) Private Limited. Ordered accordingly.

2. The revision petition is disposed of with the following directions:-

1. The consumer complaint stands dismissed against the petitioner company.

2. The entire amount awarded by the District Forum can be recovered by the complainant from respondent No. 4 Tropical Agro System (India) Private Limited which has not challenged the orders passed by the Fora below.

3. The amount which the petitioner company had deposited and was withdrawn by the complainant shall be refunded by the complainant to the petitioner company after the entire amount in terms of the order of the District Forum has been recovered by him from respondent No. 4 Tropical Agro System (India) Private Limited.

4. The complainant shall take adequate steps within two months from today to recover the

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balance amount from respondent No. 4 Tropical Agro System (India) Private Limited since part of the amount is stated to have already been paid by him.
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