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M/s Oxygen the digital Shop, Golden Sand Building v/s Joseph Antony & Another

    First Appeal No. A/11/433 (Arisen out of Order Dated 30/11/2011 in Case No. CC/10/223 of District Alappuzha)

    Decided On, 16 July 2011

    At, Kerala State Consumer Disputes Redressal Commission Thiruvananthapuram

    By, THE HONOURABLE SHRI. JUSTICE K.R. UDAYABHANU PRESIDENT & THE HONOURABLE MR. S. CHANDRAMOHAN NAIR MEMBER

    For the Appellant : C.G. Sunil, Advocate. For the Respondents : -----



Judgment Text

JUSTICE SRI. K.R. UDAYABHANU : PRESIDENT

The appellant is the 2nd opposite party in CC.223.2010 in the file of CDRF, Alappuzha. The appellants including the 1st opposite party is under orders to pay a sum of Rs.32500/- with interest along with compensation of Rs.5000/-.

2. The matter relates to the defective laptop supplied by the opposite party. The opposite parties were exparte before the Forum.

3. It is submitted that the counsel for the appellant that in A.443/11 filed by the 1st opposite party the matter has been remitted back to the Forum and has been posted before the Forum on 28..8..2011. In the circumstances the order of the Forum stands setaside. The matter is remitted back to the Forum for fresh disposal on merits.

4. The case stands posted before the Forum

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on 28.8.2011. Office will forward the copy of this order to the Forum urgently.
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