SUREKA COATED TUBES & SHEETS LIMITED Vs. CITI BANK
LAWS(DELCDRC)-2006-7-6
DELHI STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on July 21,2006

SUREKA COATED TUBES AND SHEETS LIMITED Appellant
VERSUS
CITI BANK Respondents

JUDGEMENT

J.D.KAPOOR, J - (1.) COMPLAINANT is a Public Limited Company who purchased a car after taking a loan from O.P. No. 1. The present complaint has been filed as the said car was forcibly taken by O.P. No. 2 and was not returned to the complainant.
(2.) CASE of the complainant, in brief, is that on or about 5th of (sic.) the complainant applied a loan for the purchase of a Premier Padmini Car. The O.Ps. advanced a loan of Rs. 97,243 to be paid by the complainant in 60 equal monthly instalments of Rs 2,525 each and the first instalments for the same was to fall due on 1st of November, 1990. The complainant regularly paid 46 instalments failing due till August, 1994 by 24th August, 1994. The OP No. 2 with the help of some unauthorized local police officer in police uniform physically snatched the car keys from the said Driver and seized the said vehicle No. DL -3CB -0175. O.P. No. 2 fled along with the said vehicle to an unknown destination. That the said vehicle was allegedly seized for the non -payment of an amount of Rs. 82,318.63 p. which inter alia., included Rs. 50,467.10p. on account of the principal besides other charges. The said amount of Rs. 50,467.10 p. included the unpaid and outstanding instalments which have yet to fall due being 14 instalments of Rs. 2,525 each. The complainant had already paid an amount of Rs. 1,16,150 on account of the said instalments. Seven cheques issued by the complainant on the Bareilly Corporation Bank Ltd. which were duly encashed to the credit of the O.P. No. 1 did not find place in the statement of the account as was prepared by the O.P. No. 1. Similarly, the complainant had issued a cheque No. 805835 dated 5th of October, 1993 for Rs. 11,850 drawn on State Bank of India, Patiala Faridabad which was duly paid to the O.P. No. 1. The complainant called upon the O.Ps. to return the said vehicle.
(3.) FURTHER besides a number of documents which were lying in the said car, there was an amount of Rs. 1,800 in cash lying in the said vehicle at the time when the same was forcibly taken away by the O.Ps., and as such, the complainant is entitled to the refund of the said amount of Rs. 500 lakhs also along with the car. As against this, the version of the O.P. is that the complainant had defaulted in making the payments of the due equated monthly instalments and, therefore, they were well within their contractual right to repossess the vehicles. As per the said agreement, the complainant agreed to strictly adhere to the repayment schedule. Under the agreement, the vehicles stand hypothecated in favour of the Bank and endorsement of the same was made on the registration certificate. The complainant had specifically authorised the Bank or any of its authorised persons to repossess the vehicle in case of default by the borrower in making timely payments.;


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