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J.G. Hosiery Private Ltd. v/s Royal Sundaram Alliance Insurance Company Limited


Company & Directors' Information:- J G HOSIERY PRIVATE LIMITED [Active] CIN = U18101TZ2001PTC009707

Company & Directors' Information:- K D S HOSIERY PRIVATE LIMITED [Active] CIN = U18101PB2001FTC024327

Company & Directors' Information:- R M H HOSIERY PRIVATE LIMITED [Active] CIN = U17125DL2007PTC167271

Company & Directors' Information:- P T M HOSIERY PVT LTD [Active] CIN = U52322WB1994PTC062394

Company & Directors' Information:- M G HOSIERY PRIVATE LIMITED [Active] CIN = U17124TZ2002PTC010195

Company & Directors' Information:- D D HOSIERY PVT LTD [Active] CIN = U18101WB1973PTC028694

Company & Directors' Information:- M. B. HOSIERY PRIVATE LIMITED [Active] CIN = U18101WB2008PTC125110

Company & Directors' Information:- R R HOSIERY PRIVATE LIMITED [Active] CIN = U18101MH1984PTC034394

Company & Directors' Information:- JG INDIA PRIVATE LIMITED [Active] CIN = U51100HR2020PTC085705

Company & Directors' Information:- K K HOSIERY PRIVATE LIMITED [Active] CIN = U18204MH2014PTC251777

Company & Directors' Information:- B B HOSIERY PRIVATE LIMITED [Strike Off] CIN = U74999MH2015PTC267158

Company & Directors' Information:- M C S HOSIERY PRIVATE LIMITED [Strike Off] CIN = U51311WB2001PTC093781

Company & Directors' Information:- S P HOSIERY PVT LTD [Strike Off] CIN = U51311PB1985PTC006113

    R.P.NO.116 of 2011 (Against order in CMP.No.555/2010 in CCSr No.831/2010 on the file of the DCDRF, Chennai (South)

    Decided On, 19 April 2012

    At, Tamil Nadu State Consumer Disputes Redressal Commission Chennai

    By, HONOURABLE THIRU JUSTICE R. REGUPATHI
    By, PRESIDENT
    By, THIRU A.K. ANNAMALAI
    By, M.A.
    By, M.L.
    By, M.PHIL.
    By, MEMBER JUDICIAL & HONOURABLE THIRU S. SAMBANDAM
    By, MEMBER II

    For the Petitioner : M/s. Ram & Veera, Advocates. For the Respondent : M/s. M.B. Gopalan, Advocate.



Judgment Text

(This petition is preferred by the petitioner, praying to set aside the order of District Forum in CMP No.555/2010 in CCSr.831/2010 dt.22.09.2011.

This petition coming before us for hearing finally today. Upon hearing the arguments of the counsel on bothsides, this commission made the following order.)

JUSTICE R. REGUPATHI J, PRESIDENT. (Open court)

1. Heard. Revision Petitioner has filed a petition under Sec.24(A)(1), to condone the delay of 233 days in filing the complaint, before the District Forum, which was dismissed by the District Forum, on merits. Against that order, the Revision Petitioner has come forward with this petition, and contended that the delay was properly explained in the petition, which was not considered by the District Forum, which was opposed vehemently.

2. On perusal of the order of the District Forum, and based upon the circumstances as stated by the petitioner, we are of the considered opinion that this petition shall be allowed, and the delay shall be condoned, but on imposing certain condition.

3. In the result, the Revision Petition is allowed, on condition that the petitioner shall pay a sum of RS.2000/- as cost to the respondent/ opposite party, on or before 11.6.2012, failing whic

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h the Revision shall stand dismissed. On compliance, the District Forum is directed to take the complaint on file, if it is otherwise in order.
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