Amazon to Pay Compensation to Consumer for Withdrawing Offer of Rs. 190 on Laptop

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October 17, 2018

In an interesting case involving e-commerce giant, Amazon India (Opposite Party or OP), the District Consumer forum has directed Amazon to pay compensation to the buyer for withdrawing an offer floated on Amazon’s website, Laptop of ASUS brand was being sold for Rs. 190/- as compared to its reported price of Rs. 23,499/-.

Case name: Mr. Supriyo Ranjan Mahapatra v. M/s Amazon development Centre India Pvt Ltd. [District Consumer Forum, Ganjam, Berhampur]

The Complainant alleged that on seeing the offer he placed order for the said laptop and also received confirmation e-mail of acceptance of his order. It is later that the Complainant received call from Amazon Customer Service informing that the Complainant’s order was cancelled on account of “pricing issue”.

The District Consumer Forum noted that OP had promised the Complainant to deliver the good on payment through cash on delivery, thus OP was not only negligent in rendering proper service to the Complainant but also was involved in unfair trade practice. The Court accordingly directed Amazon to pay Rs. 10000/- to the Complainant towards mental agony and Rs. 2000/- for cost of litigation.

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