STATE BANK OF INDIA AND ORS. Vs. RAJENDER SINGH AND ORS.
LAWS(PUNCDRC)-2014-7-2
PUNJAB STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on July 04,2014

State Bank Of India And Ors. Appellant
VERSUS
Rajender Singh And Ors. Respondents

JUDGEMENT

B.M.BEDI,J - (1.) THIS order shall dispose of aforementioned appeals having arisen out of the order dated November 26th, 2013 passed by District Consumer Disputes Redressal Forum (for short District Forum), Sonepat, in complaint No. 625 of 2012 filed by Rajender Singh. Appeal bearing No. 131 of 2014 has been filed by State Bank of India, Sonepat (hereinafter referred to Opposite Parties) and Appeal bearing No. 266 of 2014 has been filed by Rajender Singh (hereinafter referred to as 'Complainant').
(2.) Rajender Singh -complainant opened a Saving Account No. 10920247744 with State Bank of India, Sonepat -appellants (hereafter referred to as the opposite parties). On April 26th, 2012 some miscreant unauthorisedly withdrew a sum of Rs. 4,50,000 and again withdrew a sum of Rs. 4,90,000 on April, 27th, 2012. On the third occasion when the above said miscreant tried to withdraw Rs. 3,80,000 from the complainant's account, he remained un -successful because the balance amount in complainant's account was Rs. 3,59,000 only.
(3.) ON being inquired, it was found that the above said amount of Rs. 9,40,000 was withdrawn fraudulently. The complainant had already issued certain cheques of dated April 24th, 2012 in favour of certain persons but due to insufficient funds, those cheques could not be encashed. The bank authorities after realizing their mistake, released loan of Rs. 6.00 lacs to the complainant with the purpose to fulfil his commitment against those cheques. The bank credited Rs. 9,40,000 to the account of the complainant on July 18th, 2012, that is, after 82 days. However, the bank charged Rs. 6,000 as processing fee and interest at the rate of 15% on the loan amount of Rs. 6.00 lacs for 82 days, which was released to him with the purpose to fulfill his commitment against those cheques. Besides this, an amount of Rs. 2,650 was charged from the complainant for issuance of Demand Drafts.;


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