RAMAPURAM SERVICE CO-OP BANK & ANOTHER, RAMAPURAM Vs. N P VASANTHI ANGADIPURAM
LAWS(KERCDRC)-2010-1-6
KERALA STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on January 12,2010

Ramapuram Service Co -Op Bank And Another, Ramapuram Appellant
VERSUS
N P Vasanthi Angadipuram Respondents

JUDGEMENT

- (1.) THE appellants are the opposites parties in OP No. 37/05 in the file of CDRF, Malappuram. The appellants are under orders to pay a sum of Rs. 1,84,000/ - with interest at 9% from 18 -09 -2004 and costs of Rs. 1,000/ -.
(2.) THE case of the complainant is that she deposited a sum of Rs. 1,00,000/ - with the opposite party bank on 18 -08 -1999 in fixed deposit for 61 months with interest at the rate of 14% and with maturity date as 18 -09 -2004. The interest that accrued monthly is to be adjusted in the recurring deposit. She availed a loan of Rs. 9,000/ - on the security of the fixed deposit receipt, which has surrendered on 19 -01 -2000. The interest on the above loan amount was 16%. After maturity the complainant was to receive Rs. 2,00,000/ - from which Rs. 16,000/ - is to be deducted towards the loan of Rs. 9,000/ -. Hence she was to get back Rs. 1,84,000/ - on 18 -09 -2004, the maturity date. The opposite party has declined to pay the amount contending that the loan amount was Rs. 90,000/ -. It is alleged that the records produced by the opposite party are of fabricated. She has claimed the amount with interest and compensation of Rs. 20,000/ -.
(3.) THE opposite party in the version has admitted the fact of fixed deposit, but contended that the loan taken was a sum of Rs. 90,000/ -. It is contended that in all the records of the bank the amount is 90,000/ -; as well as in the loan agreement and the voucher issued for receipt of Rs. 90,000/ -. After adjusting the loan and interest the balance was only Rs. 3,630/ -. It is also alleged that the complainant is a very close relative of Smt. M.K. Leelavathi, the then Secretary of the opposite party and that the Secretary along with some other officials were suspended for misappropriation and malpractices and were dismissed from service in July, 2001. A criminal case is pending against them before JFCM -I, Perintalmanna. The evidence adduced consisted of the proof affidavits filed by the respective parties and Ext.A1 to A6 and B1 to B11.;


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