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J. Jeyalakshmi v/s SARE Shelters Project Pvt Ltd, Represented by its Managing Director, Guindy & Others

    Complaint Case Nos. 193 to 199, 226 of 2017

    Decided On, 19 August 2021

    At, Tamil Nadu State Consumer Disputes Redressal Commission Chennai

    By, THE HONOURABLE MR. JUSTICE R. SUBBIAH
    By, PRESIDENT & THE HONOURABLE DR.(MRS.) S.M. LATHA MAHESHWARI
    By, MEMBER

    For the Complainant: Krishna Associates, Advocates. For the Opposite Parties: Edwin Solomon, Advocate.



Judgment Text

(This complaint coming on before us for hearing today, this commission made the following order in open court :-)

Docket order

No representation for complainant. It is posted today for appearance of complainant and for appropriate orders or for dismissal. Today also the complainant is absent, thereby showing that the complainant is not interested in prosecuting the case. The complainant had not taken any efforts to appear. Hence the compl

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aint is dismissed for default. No order as to cost.
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