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Star Motors Stock Yard v/s Avtar Krishan Raina & Another


Company & Directors' Information:- STAR INDIA PRIVATE LIMITED [Active] CIN = U72300MH1994PTC076485

Company & Directors' Information:- J K AVTAR PRIVATE LIMITED [Active] CIN = U26942AS1997PTC005077

Company & Directors' Information:- STAR COMPANY LIMITED [Strike Off] CIN = U67120WB1927PLC005620

Company & Directors' Information:- STAR T V PRIVATE LIMITED [Strike Off] CIN = U51395UP1985PTC007023

Company & Directors' Information:- A STOCK & CO LTD [Under Liquidation] CIN = U51503WB1961PLC025135

Company & Directors' Information:- STAR OF INDIA LIMITED. [Strike Off] CIN = U99999CH1946PLC001119

Company & Directors' Information:- A. S. STAR PRIVATE LIMITED [Active] CIN = U74999RJ2016PTC056637

Company & Directors' Information:- STAR O & M PRIVATE LIMITED [Active] CIN = U74999DL2015PTC281303

Company & Directors' Information:- K. D. STAR PRIVATE LIMITED [Active] CIN = U45201GJ2011PTC067973

Company & Directors' Information:- STAR LTD. [Dissolved] CIN = U99999MH1921PTC000957

    Revision Petition No. 27 of 2015

    Decided On, 17 October 2015

    At, Maharshtra State Consumer Disputes Redressal Commission Nagpur

    By, THE HONOURABLE MR. B.A. SHAIKH
    By, PRESIDING MEMBER & THE HONOURABLE MR. S.B. SAWARKAR
    By, MEMBER

    For the Petitioner: Ramteke, Advocate. For the Respondent: B. Mohata, Advocate.



Judgment Text

B.A. Shaikh, Presiding Member

1. We have heard Advocate Ms Ramteke appearing for respondent No.1 and Advocate Mr B Mohta appearing for respondent No.2. Advocate of the petitioner forwarded an application through his registered Clerk for adjournment. However, we find that since the issue involved in the revision petition is very short & simple, no adjournment should be granted. Therefore, we proceeded to decide the revision petition on merits.

2. The Forum below in complaint No. 259/2014 proceeded exparte against the petitioner / O.P.No.2 as per order dtd.01.01.2015 as the petitioner failed to appear on that date before it after service of notice.

3. The learned advocate of the respondent submitted that this Commission has no power to set aside the exparte order. She relied upon the observations made in the following two cases.

T.Gunasundare Vs. B Chitra & Ors., AIR 2005 Madras 181.

Jyotsna Arvindkumar Shah & Ors. Vs. Bombay Hospital Trust, (1999) Supreme Court Cases, 325.

We have gone through the aforesaid decisions, which have laid down that State Commission has no power to recall or to set aside its own exparte order. The said decisions are not applicable to the present case as we are not hearing petition for review so as to recall our own order.

4. This Commission has power to set aside the exparte order passed by the District Forum, in view of the provisions of Sec.17 (B) of Consumer Protection Act, 1986 under the powers of revision.

5. It is seen that the impugned exparte order was passed by the Forum on the same date on which the petitioner was expected to appear. It is also seen from the revision petition that the advocate of the petitioner had gone to the Forum to record his appearance in the matter on 01.01.2015. But he found that the complaint was already adjourned till 06.06.2015 and that on 06.06.2015 the said advocate of the petitioner found that exparte order has been already passed on 01.01.2015. In our view, whatever may be the reasons for non appearance of the petitioner before passing of exparte order on 01.01.2015, the fact remains that the Forum passed the exparte order on first returnable date of the notice and the petitioner through its advocate had also appeared before the Forum on the same date after exparte order was passed. There appears no mala fides or inordinate delay on the part of the petitioner. Therefore, we hold that an opportunity should be given to the petitioner to file reply before the Forum to oppose the complaint, subject to payment of cost of Rs.10,000/- to the respondent No.1.

ORDER

i. The petition is partly allowed.

ii. The exparte order dtd.01.01.2015 passed by the District Consumer Forum, in consumer complaint No. 259/2014 is set aside subject to payment of cost of Rs.10,000/- by the petitioner / O.P.No.2 to the complainant. The said cost be paid on or before 17.11.2015 and if the said cost is not paid to the complainant or not deposited with the Forum on or before 17.11.2015, the revision petition shall be treated as dismissed.

iii. The Forum below shall verify before proceeding with the complaint as to whether the O.P.No.2 has complied with the aforesaid direction of payment of cost on or before 17.11.2015

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. iv. If the said order is complied with about cost as above before 17.11.2015, the Forum below shall accept the reply of the O.P.No.2. v. The O.P.No.2 shall file that reply within one month from 17.11.2015. vi. Copy of the order be furnished to both parties free of cost and its one copy of the order also be forwarded to the Forum.
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