DHARAM SINGH Vs. ICICI BANK
LAWS(HPCDRC)-2010-7-1
HIMACHAL PRADESH STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on July 15,2010

DHARAM SINGH Appellant
VERSUS
ICICI BANK Respondents

JUDGEMENT

- (1.) THIS appeal is directed against the order passed by District Forum Mandi, Camp at Sunder Nagar on 10.4.2009 in Complaint Case No. 134/2008.
(2.) BY means of impugned order, complaint filed by the appellant has been partly allowed thereby directing the respondent No.1 to pay Rs. 25,000 on account of harassment, mental agony and pain, etc. to the appellant, along with Rs. 2,000 as cost of litigation.
(3.) RESPONDENT No.1 is not aggrieved from the said order. Therefore qua this amount dispute between the parties has attained finality. Appellant has filed this appeal for enhancement of compensation. In the face of the record, and the respondent No.1 having not filed the appeal, it can safely be assumed that it is not aggrieved from the findings recorded against it. With a view to properly appreciate the submissions urged on behalf of the parties at the time of hearing of this appeal, facts are being noted in brief. These are, that the vehicle bearing registration No. HP -31B -0264 was purchased by the appellant. For purchase of this vehicle in addition to margin money contributed by him, he had obtained finance from the respondent No.l -bank. Amount for which the vehicle was financed, repayable in 47 monthly equated installments of Rs.7,900. Repayment of instalments was to commence on 22.2.2004. According to the appellant, this vehicle was re -possessed by respondent No.l by use of force by hiring musclemen, without his consent and permission.;


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