GENERAL MANAGER, BHARAT SANCHAR NIGAM LTD. Vs. SUBHASH KUMAR SIDANA
LAWS(RAJ)-2019-9-209
HIGH COURT OF RAJASTHAN
Decided on September 18,2019

General Manager, Bharat Sanchar Nigam Ltd. Appellant
VERSUS
Subhash Kumar Sidana Respondents

JUDGEMENT

Dinesh Mehta,J. - (1.) Feeling aggrieved, rather annoyed of the award dated 03.06.2019, passed by the Permanent Lok Adalat, Sriganganagar, petitioners have approached this Court. Facts are few, the amount is meagre, but petitioners' ego is mammoth, which has propelled them to approach this Court.
(2.) The respondent Subhash got his post-paid connection converted to pre-paid and thus became entitled to get a refund of his security deposit of Rs. 500/- and Rs. 307/-, being the excess amount paid. After having approached the office of the petitioners many times for getting the amount back, the respondent knocked at the doors of Permanent Lok Adalat by way of filing a petition under Section 22C of the Legal Services Authorities Act, 1987 (hereinafter referred to as 'the Act of 1987'). Respondent raised a grievance that despite getting his connection converted from post- paid to pre-paid, the present petitioners have not refunded the security amount of Rs. 500/- and Rs. 307/- the excess amount charged from him.
(3.) The facts are undisputed that despite receiving a notice from the respondent's counsel, petitioners did not remit the legitimate amount due to him and even during pendency of the case before the Permanent Lok Adalat, the present petitioners - officers of BSNL did not even offer the amount of Rs. 807/-, while admitting that such amount is payable to the respondent Subhash Kumar.;


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