NIRMAL KUMAR PANDEY Vs. ICICI BANK LIMITED
LAWS(NCD)-2020-8-79
NCDRC
Decided on August 11,2020

Nirmal Kumar Pandey Appellant
VERSUS
ICICI BANK LIMITED Respondents

JUDGEMENT

ANUP K.THAKUR - (1.) It is proposed to dispose off R.P. Nos.4782 and 4783, both of 2013, vide a common order. Both these revision petitions arise out of the same order of the District Forum in C.C. No.996 of 2010 vide which the consumer complaint filed by the petitioner/complainant had been partly allowed, directing the respondents/OPs to refund Rs.20,603/- with interest @ 12 % from 9.4.2009 till the date of payment, with cost of Rs.2,000/-.
(2.) This order of the District Forum was challenged by both the complainant as well as the OPs.
(3.) F.A. No.315 of 2012, filed by the OPs, was allowed vide State Commission's order dated 28.12.2012, and the District Forum's order was set aside. Against this order of the State Commission, the complainant has filed R.P. No.4782 of 2013.;


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