SUB-POSTMASTER MALISAHI POST OFFICE Vs. BANSIDHAR GURU
LAWS(ORICDRC)-2004-9-2
ORISSA STATE CONSUMER DISPUTE REDRESSAL COMMISSION
Decided on September 03,2004

Sub -Postmaster Malisahi Post Office Appellant
VERSUS
BANSIDHAR GURU Respondents

JUDGEMENT

- (1.) -none present for the complainant -respondent. Heard the learned Counsel for the appellant. Perused the impugned order and documents on record. We do not find any infirmity in the impugned order. It is rather well -reasoned. On the basis of uncontroverted allegations made in the complaint petition of the complainant that the act of fraud and misappropriation of money from his pass book and the subsequent refund is the subject matter of the departmental proceeding and the Consumer Fora as well as the benevolent have no part to play. The District Forum has accepted the case of the complainant rightly. Considering all materials, the District Forum has directed in its order dated 18.6.1996 holding deficiency in service by the appellants and directed to pay a sum of Rs.2,000/ - as compensation and Rs.200/ - as cost to the complainant. There is nothing wrong in the order impugned.
(2.) THE appeal is dismissed. The order be complied within a period of eight weeks from the date of communication of the order.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.