GUR CO-OPERATIVE GROUP HOUSING SOCIETY LIMITED Vs. B R TANDON
LAWS(DELCDRC)-2006-3-8
DELHI STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on March 09,2006

Gur Co -Operative Group Housing Society Limited Appellant
VERSUS
B R Tandon Respondents

JUDGEMENT

- (1.) MAIN grievance of the appellant against the impugned order date 1.3.2005 passed by the District Forum is against the award of the interest on the deposit made by the respondent with the appellant Group Housing Society.
(2.) BROADLY the facts more or less are not in dispute. Respondent was a member of the appellant society and paid Rs. 4,15,000 towards the cost of the flat. Since he could not pay the so -called payment arising out of the escalation in the price he opted to resign and surrender his membership. His application of surrender of membership was allowed and the money deposited by him was refunded. According to the respondent his resignation was subject to the condition that the amount deposited by him would be refunded with interest i.e., the amount of interest he had paid to the LIC from whom he had raised a loan. On the contrary, the stand of the appellant is that the respondent has been a habitual defaulter and never paid the instalments in time and he offered to resign as he could not afford the price of the flat. It is further contended that the resignation of the respondent was not subject to any condition and as such the appellant s society was not liable to pay any interest on the deposited amount. So much so the payments were made late by the respondent and it was he who was liable to pay the interest on the delayed deposits of the instalments.
(3.) WE have perused the impugned order and find that the District Forum in spite of holding the appellant -society not guilty for deficiency in service as respondent had himself surrendered his membership and opted to be out of the society on account of financial constraints has awarded the interest on the ground of equity and fair play. The doctrine of awarding interest on equitable grounds can be pressed in if the opposite party is guilty for deficiency in service. In our view the District Forum fell in error as no provider of service can be burdened with the interest if it is not guilty for deficiency of service.;


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