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Pathrose K.P & Another v/s M/s. Cholamandalam Investments, Finance Company Ltd.

    APPEAL NO.521 of 05

    Decided On, 24 March 2008

    At, Kerala State Consumer Disputes Redressal Commission Thiruvananthapuram

    By, SHRI. M.V. VISWANATHAN: JUDICIAL MEMBER

    For the Appearing Parties: A.T.Anilkumar, Advocate.



Judgment Text

SHRI. M.V. VISWANATHAN: JUDICIAL MEMBER


No representation from either side. On the last two hearing dates there was no representation for the appellants. Appellants are called absent. Hence the appeal is dismissed for non-prosecution.

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