PUNJAB AGRICULTURAL UNIVERSITY Vs. SANDEEP PAL SINGH
LAWS(PUNCDRC)-2010-8-9
PUNJAB STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on August 03,2010

Punjab Agricultural University Appellant
VERSUS
Sandeep Pal Singh Respondents

JUDGEMENT

S.N.AGGARWAL,PRESIDENT - (1.) SANDEEP Pal Singh, respondent -complainant got admission in B.Sc. Agriculture (Hons) for the session 2006 -07 under Farmer Sponsored Category in the college of appellants and deposited a sum of Rs.2,28,000 as admission fee for the 1st year. Thereafter the respondent got admission in Bachelor of Veterinary Science (BVSC) in Guru Angad Dev University under Farmers Sponsored Category . Guru Angad Dev University is also situated in the premises of appellant No.1. The mother of respondent moved an application dated 1.6.2007 for refund of Rs.2,28,000 which was not accepted by the appellants. It was informed vide letter dated 7.9.2007 that only a sum of Rs.1,410 can be refunded as security amount.
(2.) IT was further pleaded that Daljit Singh Bhullar, father of respondent moved an application dated 21.6.2008 under Right to Information Act, 2005 in which the appellants informed that the seat vacated by the respondent stood filled up.
(3.) HENCE the respondent filed complaint in the learned District Consumer Disputes Redressal Forum, Ludhiana (in short the District Forum) seeking refund of Rs.2,28,000. Compensation, interest and costs were also prayed. The appellants appeared before the District Forum and filed the written statement. It was pleaded that admission process was over on 1.8.2006. On 2.8.2006, the respondent submitted an application requesting that he needs the original certificates for counselling in Guru Angad Dev University and undertook to re -submit the same with the appellants after the counselling. He got admission in Guru Angad Dev University and never submitted back the original certificates. Since the respondent left the appellant college to join the other one, therefore, there was no deficiency in service on the part of appellants. The seat vacated by the respondent could not be filled. The total number of seats was 11 and only 10 seats were filled in that session.;


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