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M/S Cargo Tarpaulin Industries v/s Sri Mallikarjun B. Kori

    Revision Petition No. 2132 of 2007

    Decided On, 05 July 2007

    At, National Consumer Disputes Redressal Commission NCDRC

    By, THE HONOURABLE MR. JUSTICE S.N. KAPOOR
    By, PRESIDING MEMBER & MR. B.K. TAIMNI
    By, MEMBER

    For the Petitioner: NEMO For the Respondents: -----



Judgment Text

The case was called out earlier and passed over. Again even on second call, none is present on behalf of the petitioner.


We have gong through the impugned order. It is apparent that the petitioner has charged Rs.112/- for ?Duck Back Baby Sheet? sold to the complainant. Its Maximum Retail Price was Rs.90/-. According to the petitioner that though M.R.P was Rs.124/- but the Duck Back Baby Sheet was having an old label of Rs.92/- and after discussions, the price was settled at Rs.112/-. If there was an old label on the Duck Back Baby Sheet, indicating M.R.P. of Rs.92/- its M.R.P. would not increase, if subsequently due to increased cost of production, transportation etc. M.R.P. of subsequently manufactured goods is increased. If in these circumstances, the State Commission has imposed exemplary compensation of Rs.10,000/-, we think that the order passed by the State Commiss

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ion does not call for any interference. Revision petition is dismissed accordingly.
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