CHIEF MANAGER, STATE BANK OF INDIA Vs. SHAIK ABDUL SAHEED
LAWS(APH)-2019-8-57
HIGH COURT OF ANDHRA PRADESH
Decided on August 28,2019

CHIEF MANAGER, STATE BANK OF INDIA Appellant
VERSUS
Shaik Abdul Saheed Respondents

JUDGEMENT

C.Praveen Kumar, J. - (1.)Assailing the order passed by thePermanent LokAdalat for Public Utility Services, Kadapa, dated 3.4.2019 in PLAC No.349 of 2018, wherein respondents 1 and 2 therein were directed to pay an amount of Rs.1,00,000/- each to the petitioner therein as compensation, the present Writ Petition is filed under Article 226 of the Constitution of India.
(2.)In order to appreciate the rival contentions advanced, it would be useful to refer to the facts in issue, which are as under :
(3.)The writ petitioner herein is a Chief Manager, State Bank of India, Bazar Branch, Kadapa. The 1st respondent herein was a customer of the petitioner-bank having a saving bank account. He made an application under Section 22C of Andhra Pradesh Legal Services Authority Act seeking an award for Rs.1,00,000/- towards compensation for the fraudulent withdrawal of amount in connection with usage of his credit card and also another sum of Rs.1,00,000/- towards compensation for mental agony which he has undergone. In other words, his case is that as directed by one, Anand, staff of the petitioner-bank (disputed), he produced copies of Aadhar Card and other documents for obtaining credit card. In the month of December, 2017, the 1st respondent herein received the credit card. In the month of January, 2018, the 1st respondent withdrew an amount of Rs.3,000/- using the said credit card. Later received a message as if an amount of Rs.1,00,000/- was withdrawn. Immediately, he lodged a report with the petitioner-bank and the Nodal Officer, who is the2nd respondent herein. As his grievance was not addressed to, he filed a complaint before the Permanent LokAdalat for Public Utility Services, Kadapa. By its Award, dated 3.4.2019, the application of the 1st respondent herein was allowed and an amount of Rs.1,00,000/- each was directed to be paid by the petitioner as well as the 2nd respondent. Assailing the same as illegal, improper and incorrect, the present writ petition is filed by the Bank.
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