CHAIRMAN, CORPORATION BANK Vs. MARKANTI RAJAIAH
LAWS(APCDRC)-2004-6-2
ANDHRA PRADESH STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on June 07,2004

CHAIRMAN, CORPORATION BANK Appellant
VERSUS
MARKANTI RAJAIAH Respondents

JUDGEMENT

- (1.) THE appellants are the opposite parties in CD 54/1999 on the file of the District Consumer Forum, Medak District at Sanga Reddy.
(2.) THE brief facts as set out in the complaint are that the complainant approached the opposite parties Bank on 4.10.1996 to withdraw some amount from his account. The fourth opposite party who is working as Attender stated that if he kept the amount in the account he would fetch the interest and asked him to keep the pass book with him. He also took the complainant s signature on the withdrawal slip and the complainant gave the FDR to the Attender. The complainant submits that the said Attender withdrew the amount of Rs. 80,000/ - and debited the same in his pass book and by his own handwriting wrote the balance as Rs. 1,02,372.05 ps. in his account, though there was only an amount of Rs. 22,372.05 ps. Thereafter, the complainant approached the Bank authorities, and submits that the opposite parties promised that they would reimburse the amount of Rs. 80,000/ - misapprorpriated by the said Attender. Police complaint was also filed. Thereafter, the complainant made several requests to the opposite parties to refund the amount of Rs. 80,000/ - but received no response. Hence the complaint.
(3.) THE opposite parties 1 and 2 filed a joint counter submitting that the Attender has cheated a number of customers and that the opposite parties have taken steps to verify the genuine claims of the customers and to compensate them as a gesture of goodwill. But, in the instant case, the opposite parties have nothing to do with the transaction made by the complainant and the said Attender. They further submit that they are not liable for any loss, which, the complainant might have suffered on account of the act of the said Attender, and, therefore, seek dismissal of the complaint with costs. The third opposite party, though, received a notice, did not appear before the Forum and was set ex parte.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.