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Managing Director of Interglobe Aviation Limited Indigo, Punjab v/s Karamjit Singh & Others


Company & Directors' Information:- INTERGLOBE AVIATION LIMITED [Active] CIN = L62100DL2004PLC129768

Company & Directors' Information:- INTERGLOBE AVIATION PRIVATE LIMITED [Strike Off] CIN = U62100UP2004PTC028212

Company & Directors' Information:- A K AVIATION PRIVATE LIMITED [Strike Off] CIN = U62200MH2007PTC176382

Company & Directors' Information:- S V V AVIATION PRIVATE LIMITED [Strike Off] CIN = U62200KA2008PTC046264

Company & Directors' Information:- S R C AVIATION PRIVATE LIMITED [Active] CIN = U74899DL1995PTC071383

Company & Directors' Information:- M AND C AVIATION INDIA PRIVATE LIMITED [Active] CIN = U63013KA2006PTC039002

Company & Directors' Information:- S. A. AVIATION PRIVATE LIMITED [Active] CIN = U63040DL2012PTC234038

Company & Directors' Information:- AVIATION INDIA PRIVATE LIMITED [Strike Off] CIN = U63033DL1996PTC077267

Company & Directors' Information:- S K AVIATION PRIVATE LIMITED [Strike Off] CIN = U63090WB1999PTC089940

Company & Directors' Information:- K & K INTERGLOBE PRIVATE LIMITED [Strike Off] CIN = U52300UR2012PTC000215

Company & Directors' Information:- P AND M AVIATION PRIVATE LIMITED [Active] CIN = U35999KA2021PTC143523

Company & Directors' Information:- S. S. AVIATION PRIVATE LIMITED [Active] CIN = U35300KA2007PTC043583

Company & Directors' Information:- R. S. INDIA AVIATION PRIVATE LIMITED [Active] CIN = U62100DL2006PTC153980

Company & Directors' Information:- J D M AVIATION INDIA PRIVATE LIMITED [Active] CIN = U63040PB2013PTC038242

Company & Directors' Information:- J T AVIATION PRIVATE LIMITED [Strike Off] CIN = U62200DL2011PTC216080

    Revision Petition No. 1019 of 2020

    Decided On, 27 November 2020

    At, National Consumer Disputes Redressal Commission NCDRC

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

    For the Petitioner: Vivek Sarin, Advocate. For the Respondents: -----



Judgment Text

Oral:These revision petitions are directed against the orders of the State Commission dated 17.03.2020 whereby the said Commission dismissed the revision petitions filed by the petitioner company against an order of the District Forum. There was a delay of 131 days in filing the revision petitions before the State Commission. The petitioner, therefore, filed applications seeking condonation of that delay. The State Commission declined to condone the delay and consequently dismissed the revision petitions as barred by limitation.2. I have also heard the Ld. counsel for the petitioner on the maintainability of the revision petitions and he has drawn my attention to a Three-Member Bench decision of this Commission in Shrikant Gopalrao Prabhune Vs. Branch Manager, HDFC Bank Ltd. & Ors. 2015 SCC OnLine NCDRC 4793 where this Commission, inter alia, held that a revision petition would be maintainable against an order passed by the State Commission in its appellate or revisional jurisdiction.3. A perusal of the impugned orders would show that according to the petitioner company on receipt of the consumer complaints, it had entrusted the matter to its law firm namely Shardul Amarchand Mangaldas on 17.07.2019. The consumer complaints were scheduled to be listed before the State Commission on 06.08.2019. Since the petitioner was not represented by a counsel on that date it was proceeded ex-parte though according to the petitioner even 30 days, from the date on which the copy of the consumer complaints were received by it, had not expired by that time. This is also the case of the petitioner company that thereafter they engaged another law firm on 14.08.2019 and entrusted the matters to the other law firm namely Commercial Law Chambers. When the newly engaged law firm checked the status of the matters, they found that the petitioner had been proceeded ex-parte and the matters had been listed for ex-parte arguments. The revision petitions were thereafter drafted and filed and this resulted in delay of 131 days in filing the revision petitions. In my opinion, considering the ground given by the petitioner company while seeking condonation of delay in filing the revision petitions as well as the extent of the delay, this was not a case of outright rejection of the applications seeking condonation of delay and the State Commission should have decided the applications seeking condonation of delay after hearing the complainants. The impugned orders are, therefore, set aside and the matters are remitted back to the State Commission which shall issue notice of the revision petitions as well as accompanying applications seeking condonation of delay in both the revision petitions to the complainants and thereafter decide the revision petitions on its merits.4. The Ld. counsel for the petitioner submits that the consumer compla

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ints are listed before the District Forum on 16.12.2020 and 21.12.2020 respectively. The petitioner is permitted to seek an adjournment from the District Forum on these dates on the strength of this order. The petitioner shall appear before the State Commission on 10.12.2020. The revision petitions stand disposed of.
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