हिंदी समाचार पढ़े
Expand
O.P. Jindal Global University
 
Home / Latest News / Mosquitoes on Flight: Three Lawyers make Airlines shell out Rs 1.35 Lakh for it

Mosquitoes on Flight: Three Lawyers make Airlines shell out Rs 1.35 Lakh for it

September 18,2018:

Three passengers who complained about the mosquitoes in an IndiGo flight from Delhi in April will be paid Rs 40,000 each.

Indigo
Indigo

Consumer Disputes Tribunal in Amritsar, Punjab took note of Complaint filed by three city lawyers that Airline hadn’t acted on their complaints during the flight.

IndiGo, in its submission to Forum had stated that they took all reasonable care to avoid such instances but “the entry of insects or flies cannot be completely guarded against”.

Consumer Forum did not find this argument satisfactory.

Consumer Forum comprising of Anoop Sharma and Rachna Arora stated that,”This amounts to “gross deficiency in service” and unfair trade practice that caused “mental agony and harassment” to its three customers”.

Airline and Airports Authority of India, or AAI, will also have to deposit Rs 15,000 in its consumer legal aid account.

Lawyer Deepinder Singh, who had filed the complainant along with Co-Passengers Sukhandeep Singh and Updip Singh, stated that they had spotted the mosquitoes as soon as they entered the aircraft.

In the complaint it was stated that,“We boarded the Indigo plane from T2 Terminal of Indira Gandhi International Airport, New Delhi. While entering the aircraft, we spotted a number of mosquitoes. When we complained to the staff, they showed helplessness. Instead of taking any remedial measures, they said it was a minor issue and flies or mosquitoes inside the flight were a routine affair. They said fumigation of the plane is not possible every time it takes of”.

But they quickly wrote an Email to Airline’s Customer Care Cell with their Complaint.

Complainant further added that,“After reaching Amritsar, we, along with other passengers, complained to the airport authority, but nobody took cognisance”.

Advocate stated that Airport Authority was also treated as service provider in this case because airlines charge an airport fee which is part of the air fare.

Source HT

Facebook Comments

 
Related tags :
 
Hindu [caption id="attachment_97477" align="alignleft" width="621"]UIDAI Leaks UIDAI Leaks[/caption] Auto Driver thrashed for no fault Auto Driver thrashed for no fault,                  source oneindia

IBN IBN

pinterest

[caption id="attachment_97474" align="alignleft" width="621"]Donald Trump’s immigration ban Donald Trump’s immigration ban[/caption] Four Pillars of Democracy Four Pillars of Democracy             by Satish Hindu Belts are for Dogs Belts are for Dogs Hindu

Hindu

Humour @ Latest Laws Achhey Din Humour @ Latest Laws: Achhey Din Missing the Point Missing the Point pic by english blog

Hindu Hindu

Hindu

TOI

TOI

150425_-_farmers_a_2384764f

Hindu

Demonitisation Diaries Demonitisation Diaries                                                       by sify [caption id="attachment_97467" align="alignleft" width="621"]Humour with Latest Laws Humour with Latest Laws[/caption] Hindu Demonitisation Diaries 1 Demonitisation Diaries 1                                  pic by sify  

...as an eminent lawyer you ought to know that your action tantamount to, under Section B, sub-section G.VIX, read along with I.P.C. (A) XI (B), notwithstanding...                                        TOI

TOI

State of Affairs Women Safety: State of Affairs             pic by mangal TOI State of JudiciaryState of Judiciary by Sandeep Adhwaryu of TOI Pic by Hindu Women Empowerment and Sports Women Empowerment and Sports

Hindu

Acheche DIn Acheche Din     pic by sify Let Justice Be Let Justice Be

TOI

TOI

Hindu

ALL_1_Theme_01A_24_2383617g

Hindu

Alligator vs Litigator Alligator vs Litigator TOI Hindu Hindu If India takes One Step, we will take Two by Satish If India takes One Step, we will take Two ...................by Satish

TOI

America First Walk Your own Talk

Hindu

TOI Demonitisation Diaries 2 Demonitisation Diaries 2  pic by sify

TOI

Time to straighten up Time to straighten up                pic by TOI

TOI

Hindu

TOI

Delivery Boy Delivery Boy                    by Satish Hindu Hindu Cartoon

Hindu Hindu

Hindu State of Two Nations State of Two Nations               pic by sandeep

Hindu

Tax Reforms    by Hindu Tax Reforms by Hindu [caption id="attachment_97462" align="alignleft" width="524"]Painting India Saffron Painting India Saffron[/caption] Hindu Hindu Lawyers Bearing the Burden Literally Lawyers Bearing the Burden Literally pic by OMG TOI Job Hazards Soaring of Oil Prices pic by indiaone

TOI

TOI

 
 
 

Check Also

Cognizant settles Bribery case for $28 Million; US justice dept charges Coburn

February 16, 2019: In September 2016 Cognizant had first informed the US authorities that it was in violation of the Foreign Corrupt Practices Act. Information technology services major Cognizant on Friday said it had settled a bribery case related to some ...

Leave a Reply

Your email address will not be published. Required fields are marked *

Latest laws

Join our mailing list to receive the Latest Laws News and updates from our team.