GOVARDHAN R MHATRE Vs. ACCOUNTANT GENERAL (A & E) & ANR
LAWS(MHCDRC)-2008-8-6
MAHARASHTRA STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on August 30,2008

Govardhan R Mhatre Appellant
VERSUS
Accountant General (A And E) And Anr Respondents

JUDGEMENT

- (1.) AGGRIEVED by the order of dismissal passed by District Consumer Forum, Mumbai Suburban in consumer complaint No. 346/2000, the original complainant has filed this appeal.
(2.) FACTS to the extent material may be stated as under: Complainant joined Government service as Talathi on 22.8.1944 and retired from service on 30.4.1985 as Circle Officer.
(3.) ACCOUNTANT General Office -O.P. No. 1 did not settle his GPF dues. He made several representatives to various authorities including Chief Minister of Maharashtra, but to no effect. O.P. No. 2 -Tahsildar, Kurla offered certain amount, but since GPF record was not available with O.P. No. 2, complainant did not accept petty amount offered by Tahsildar, Kurla. According to him, he was to receive GPF amount of Rs. 1,13,435.15. O.Ps. did not settle his GPF dues. Hence he filed consumer complaint claiming the said dues with interest and compensation of Rs. 50,000 and expenses of Rs. 20,000 totalling Rs. 4,89,710. O.P. No. 1 -Accountant General Office filed written statement and pleaded that in view of National Commission ruling, the services rendered by Accountant General Office are statutory and not covered by Consumer Protection Act, 1986, as such, Forum has no jurisdiction to entertain and try such a complaint alleging deficiency in service on the part of Accountant General Office. O.P. No. 1 annexed copy of National Commission's judgment to its written statement.;


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