VINOD SHARMA Vs. ICICI BANK LIMITED
LAWS(HPCDRC)-2010-5-14
HIMACHAL PRADESH STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on May 18,2010

VINOD SHARMA Appellant
VERSUS
ICICI BANK LIMITED Respondents

JUDGEMENT

- (1.) THIS appeal is directed against order dated 17.11.2008 passed by District Forum, Shimla, in Consumer Complaint No. 356/2007. While allowing the complaint, respondent Nos. 1 to 3 have been directed to pay damages in the sum of Rs. 3,500 to the appellant along with cost of litigation assessed at Rs. 1,000. Respondents No. 1 to 3 have been held jointly and severally liable. They have been directed to pay the amount within 45 days of receipt of copy of order.
(2.) RESPONDENTS are not aggrieved from the order passed by District Forum below, whereas the appellant has filed this appeal for enhancement of damages allowed to him vide impugned order.
(3.) MR . Sharma on behalf of appellant urged that his client is a resident of United Kingdom and figuring of his name in the list of defaulters on account of non -payment of amount to the respondent bank against his Credit Card No. 4477 4683 4436 0008, has put him to shame and disrepute in the country of his residence. And as in the present day, in the E -banking system everything is on internet, therefore, according to him when the appellant was not a defaulter, but having shown him to be one, respondent Nos. 1 to 3 committed deficiency in service. After having come to know these facts, the appellant obtained legal advise in United Kingdom, which put the appellant to unnecessary expense of 500 Pounds. Thus, Mr. Sharma prayed for grant of amount equivalent to this sum spent by him. All these pleas were seriously contested by Mr. Verma, learned Counsel for the respondents. Per him, appellant has been adequately compensated. Therefore, according to him the impugned order suffers from any infirmity and calls for no interference in this appeal.;


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