AURORA'S DEGREE AND P.G. COLLEGE Vs. M.SURYA LAKSHMI SRAVANI
LAWS(APCDRC)-2008-12-7
ANDHRA PRADESH STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on December 16,2008

Aurora's Degree And P.G. College Appellant
VERSUS
M.Surya Lakshmi Sravani Respondents

JUDGEMENT

M.SHREESHA, J. - (1.) AGGRIEVED by the order in C.C. No. 702/2007 on the file of District Forum -II, Hyderabad, opposite parties preferred this appeal.
(2.) THE brief facts as set out in the complaint are that the complainant having passed her Intermediate joined in B.Sc. Microbiology on 18.7.2006 in opposite parties college by paying Rs. 23,500 towards fee vide Admission No. 12007. The complainant submits that she appeared for EAMCET exam held in May, 2006 and having passed the exam and based on the rank, she got a seat in B. Pharm at Kottam Tulsireddy Institute of Pharmacy at Gadwal, Mahaboobnagar. The complainant joined this B. Pharm course on 5.10.2006 after obtaining the Transfer Certificate from the college of respondents on 7.10.2006. On the same day, the complainant made a request to the opposite parties to refund the fees paid and in spite of several requests, the opposite parties did not refund the fees paid. A legal notice was issued on 26.4.2007 which was acknowledged by the opposite parties but the complainant did not receive any reply. Hence this complaint seeking directions to the opposite parties to return the fee of Rs. 23,500 with interest at 18% p.a., compensation of Rs. 15,000 and costs of Rs. 5,000.
(3.) OPPOSITE parties though served with notices did not choose to appear before the District Forum and were set exparte. Based on the evidence adduced i.e. Exs. A1 to A5 and the pleadings put forward, the District Forum allowed the complaint directing the opposite parties to refund Rs. 20,000 together with interest at 9% p.a. from 7.10.2006 till the date of payment and also compensation of Rs. 5,000 and costs of Rs. 1,000.;


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