NANDLAL MADANLAL ZAWER Vs. CHAIRMAN, STATE BANK OF INDIA
LAWS(NCD)-2020-9-21
NCDRC
Decided on September 15,2020

Nandlal Madanlal Zawer Appellant
VERSUS
CHAIRMAN, STATE BANK OF INDIA Respondents

JUDGEMENT

- (1.) The complainant/petitioner had a current account with the respondent bank. A cheque of Rs.12,65,000/- was deposited by him in the aforesaid account on 21.09.2012. The cheque was drawn on Union Bank of India, Lohapatti, Kolkata. The cheque was sent by the respondent bank to its service branch at Kolkata for presenting the same to the bank of the drawer. The cheque, however, was lost in transit. Alleging negligence on the part of the respondent bank in rendering services to him the petitioner/complainant approached the concerned District Forum by way of a consumer complaint seeking the amount of the afore-said cheque from the bank along-with compensation etc.
(2.) The complaint was resisted by the bank which admitted the deposit of cheque in the account of the complainant and also admitted that the cheque was lost in transit. It was, however, stated that there was no deliberate negligence on the part of the bank.
(3.) The District Forum directed the respondent bank to pay a sum of Rs.50,000/- as compensation to the complainant within 30 days from its order failing which the afore-said amount was to carry interest @ 6/% p.a. A sum of Rs.5,000/- was also awarded to the complainant as the cost of litigation.;


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