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Kedar Kumar Sahu v/s Moonika Automobiles


Company & Directors' Information:- N E C C AUTOMOBILES PRIVATE LIMITED [Active] CIN = U74899DL1991PTC043600

Company & Directors' Information:- C M AUTOMOBILES PRIVATE LIMITED [Active] CIN = U50300CH2005PTC028233

Company & Directors' Information:- J P M AUTOMOBILES LIMITED [Active] CIN = U74899DL1995PLC068910

Company & Directors' Information:- K N AUTOMOBILES PRIVATE LIMITED [Active] CIN = U50404OR2013PTC016730

Company & Directors' Information:- J AND K AUTOMOBILES PRIVATE LIMITED [Active] CIN = U50401JK2004PTC002447

Company & Directors' Information:- K. S. AUTOMOBILES PRIVATE LIMITED [Active] CIN = U50300RJ2009PTC028204

Company & Directors' Information:- K N R AUTOMOBILES PRIVATE LIMITED [Active] CIN = U50300WB2006PTC111199

Company & Directors' Information:- K P AUTOMOBILES PRIVATE LIMITED [Active] CIN = U50404JH2012PTC000824

Company & Directors' Information:- Y J AUTOMOBILES PRIVATE LIMITED [Active] CIN = U50401MP2013PTC031920

Company & Directors' Information:- N S AUTOMOBILES PRIVATE LIMITED [Active] CIN = U50102MH2012PTC226814

Company & Directors' Information:- S K S AUTOMOBILES INDIA PRIVATE LIMITED [Strike Off] CIN = U50100TZ2009PTC014979

Company & Directors' Information:- J D AUTOMOBILES PVT. LTD. [Strike Off] CIN = U34300WB1987PTC042066

Company & Directors' Information:- B K AUTOMOBILES PRIVATE LIMITED [Active] CIN = U50200AP2009PTC064484

Company & Directors' Information:- N. K. AUTOMOBILES PRIVATE LIMITED [Active] CIN = U50102GJ2006PTC049307

Company & Directors' Information:- G M S AUTOMOBILES PRIVATE LIMITED [Active] CIN = U50101DL1997PTC089284

Company & Directors' Information:- N U AUTOMOBILES PVT LTD [Active] CIN = U74899DL1982PTC013126

Company & Directors' Information:- D K AUTOMOBILES PRIVATE LIMITED [Active] CIN = U29246CH1989PTC009607

Company & Directors' Information:- K Y AUTOMOBILES PRIVATE LIMITED [Active] CIN = U50400JK2021PTC012549

Company & Directors' Information:- A K AUTOMOBILES LIMITED [Amalgamated] CIN = U34100WB1984PLC038001

Company & Directors' Information:- A AND S AUTOMOBILES PRIVATE LIMITED [Strike Off] CIN = U51103DL1997PTC085147

Company & Directors' Information:- M. H. AUTOMOBILES PRIVATE LIMITED [Active] CIN = U50200HP2015PTC000946

Company & Directors' Information:- R. K. AUTOMOBILES PRIVATE LIMITED [Active] CIN = U74899DL1995PTC071719

Company & Directors' Information:- R. J. AUTOMOBILES PRIVATE LIMITED [Active] CIN = U50100BR2020PTC047409

Company & Directors' Information:- M R AUTOMOBILES (INDIA) PRIVATE LIMITED [Active] CIN = U34300DL1998PTC094488

Company & Directors' Information:- V. M. AUTOMOBILES PRIVATE LIMITED [Active] CIN = U35911UP1995PTC018136

Company & Directors' Information:- P D AUTOMOBILES PRIVATE LIMITED [Active] CIN = U50400RJ2021PTC074633

Company & Directors' Information:- A R AUTOMOBILES PRIVATE LIMITED [Strike Off] CIN = U50404PY2011PTC002555

Company & Directors' Information:- K P V AUTOMOBILES PVT LTD [Active] CIN = U50300KL1991PTC006035

Company & Directors' Information:- J B S AUTOMOBILES PRIVATE LIMITED [Strike Off] CIN = U34101OR2005PTC008397

Company & Directors' Information:- S. N. S. AUTOMOBILES PRIVATE LIMITED [Active] CIN = U50500WB2018PTC224868

Company & Directors' Information:- M P AUTOMOBILES PVT LTD [Strike Off] CIN = U50404MP1957PTC000842

Company & Directors' Information:- G. E. AUTOMOBILES PRIVATE LIMITED [Active] CIN = U50400DL2018PTC341171

Company & Directors' Information:- P K AUTOMOBILES PVT LTD [Strike Off] CIN = U50300UP1979PTC004841

Company & Directors' Information:- P L AUTOMOBILES PRIVATE LIMITED [Active] CIN = U50300RJ2014PTC046516

Company & Directors' Information:- S G K R AUTOMOBILES PRIVATE LIMITED [Active] CIN = U60210TN1960PTC004283

Company & Directors' Information:- N R AUTOMOBILES PRIVATE LIMITED [Strike Off] CIN = U50400MH2014PTC255882

Company & Directors' Information:- S. N. J. AUTOMOBILES PRIVATE LIMITED [Active] CIN = U50400MH2017PTC299238

Company & Directors' Information:- M R K AUTOMOBILES PRIVATE LIMITED [Strike Off] CIN = U50102UP2011PTC045868

Company & Directors' Information:- I B AUTOMOBILES PRIVATE LIMITED [Strike Off] CIN = U29253DL2008PTC172205

Company & Directors' Information:- T K AUTOMOBILES PRIVATE LIMITED [Active] CIN = U74899DL1984PTC017940

Company & Directors' Information:- V R AUTOMOBILES PRIVATE LIMITED [Active] CIN = U34200DL2007PTC170076

Company & Directors' Information:- K T AUTOMOBILES PVT LTD [Strike Off] CIN = U99999UP1959PTC002730

Company & Directors' Information:- M B AUTOMOBILES PVT LTD [Strike Off] CIN = U35923WB1966PTC026743

Company & Directors' Information:- B M AUTOMOBILES PRIVATE LIMITED [Strike Off] CIN = U50200DL2007PTC162611

Company & Directors' Information:- H A AUTOMOBILES PRIVATE LIMITED [Strike Off] CIN = U34102DL2007PTC163030

Company & Directors' Information:- P A AUTOMOBILES PRIVATE LIMITED [Strike Off] CIN = U34101DL2007PTC161483

Company & Directors' Information:- K G AUTOMOBILES PRIVATE LIMITED [Strike Off] CIN = U34200DL2007PTC162859

Company & Directors' Information:- P R AUTOMOBILES PRIVATE LIMITED [Strike Off] CIN = U34201DL2007PTC161053

Company & Directors' Information:- KUMAR AUTOMOBILES PRIVATE LIMITED [Strike Off] CIN = U50404DL1978PTC009146

Company & Directors' Information:- AUTOMOBILES PVT. LTD. [Strike Off] CIN = U99999DL2000PTC000916

    Miscellaneous Application No. 2 of 2015 in First Appeal No. 123 of 2013

    Decided On, 07 May 2015

    At, Jharkhand State Consumer Disputes Redressal Commission Ranchi

    By, THE HONOURABLE MR. JUSTICE R.K. MERATHIA
    By, PRESIDENT

   



Judgment Text

1. This Miscellaneous Application has been filed for restoration of FA 123 of 2013, which was dismissed for non prosecution on 13.02.2014.

2. Mr. Kamdev Pandey, learned counsel for the appellant submitted that on 29.01.2014, the counsel for the appellant learnt that the appeal stood dismissed on 28.01.2014. Thereafter he tried to take instruction from the appellant. He was instructed that no appeal could be filed before National Commission due to paucity of money. Therefore this restoration application has been filed. It was submitted that there are good chances of success of the appeal.

3. It appears from the records of FA 123 of 2013 that it was filed against the order dated 05.07.2013 passed by learned District Consumer Forum in Consumer Case No. 210 of 2011. From the said order dated 05.07.2013 it appears that the parties amicably compromised and the complainant/appellant took his vehicle from the O.P/Respondent on 05.03.2013 after getting it fully repaired and the complainant had no grievances. Thereafter the complainant filed a petition for huge amount of compensation. The Forum was of the view that a sum of Rs. 4,000/- was sufficient compensation which the O.P. was directed to pay.

4. Against the said order, the said FA 123 of 2013 was filed. On 07.11.2013 notice was issued on the point of limitation and admission to Respondents. On 16.12.2013, neither the appellant was present nor the requisites were filed. However the case was adjourned. On the next date i.e. 28.01.2014 again neither the appellant appeared nor the requisites were filed. However, one last chance was given. On the next date i.e. 13.02.2014 the following order was passed.

'13-02-2015 - On 07.11.2013 order was passed for issuance of notice on the point of limitation and admission. Nobody appeared on behalf of the appellant on 16.12.2013. Again on 28.01.2014, nobody appeared on behalf of the appellant. However, opportunity was given to appellant for filing requisites in terms of earlier orders. Today also nobody appears for the

appellant. In such circumstances, this appeal is dismissed for non-prosecution'.

5. In the present Miscellaneous Application it is stated that the appellant came to know about the said order of dismissal of appeal on 29.01.2014. There is no explanation whatsoever as to why steps were not taken in the said appeal inspite of several opportunities. Further there is no explanation at all as to why this application for restoration has been filed after about 14 months. From the alleged date of knowledge of dismissal of the appeal. Further, as already noticed there was no merit in appeal also.

In the facts and circumstances noticed above, in our opinion no grounds for restoration of the appeal has been made out. Accordingly this application is dismissed.

This matter was heard by the bench consisting of the President and the Member-Mrs. Sumedha Tripathi. After the order was dictated wit

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h her consent, she informed that she may not be available for about 2-3 weeks due to her treatment. Therefore this order is being signed by the President, keeping in view the Judgment of Hon’ble Kerala High Court dated 25-02-2013, passed in W.P. (C) No.30939 of 2010 (N) – P.K. Jose – Vrs. – M. Aby & Ors.
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