RAM KRISHAN CHAND S/O SH SUKH RAM Vs. DEV RAJ S/O SH LONGU RAM
LAWS(HPCDRC)-2009-8-6
HIMACHAL PRADESH STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on August 25,2009

Ram Krishan Chand S/O Sh Sukh Ram Appellant
VERSUS
Dev Raj S/O Sh Longu Ram Respondents

JUDGEMENT

- (1.) FROM the averment made in the complaint what emerges is, that appellant was agent of Servpriya Forest (India) Ltd., having its registered and HO, at SCO 152, Sector -24 -D, Chandigarh.
(2.) LATE Sh. T.C. Mahindru was its Managing Director and Smt. Sudesh Dutt was its Director. Sh. Mahindru died during the pendency of the complaint. Sh. P.S. Chaudhary as well as Smt. Kamla Dogra being his legal representatives, were added as party as per order of District Forum dated 27.12.2005. Sh. P.S. Chaudhary was also Director of the company.
(3.) FURTHER according to respondent No.1, on the assurance of good returns and timely maturity payment of the investment under FDR/recurring schemes, held out by the appellant he invested Rs. 90/ - per month under table No. 2/7 in the sum of Rs. 9,000/ -. Last amount was deposited on 3.12.1992. This again was collected by the appellant from respondent No.1 at village Kalari. Rd @ Rs. 100/ - per month was also started by the respondent No.1 from 27.3.1993 and he was regularly depositing the said amount upto 30.12.1995. In paragraph 3 of the complaint case of the appellant was, that this amount was deposited with respondent No.2, through the appellant and receipts were issued by them. On the maturity of above deposited amounts, the respondent No.1 asked the appellant because of his urgent need for getting the amount released. This issue was lingered on by the appellant till October, 2002 and on 30.12.2002, the appellant is stated to have shown his inability to get the Rd account settled, as Chandigarh office had been closed and it refused to admit the claim of the respondent No.1.;


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