M/S CHOLAMANDALAM INVESTMENT & FINANCE CO LTD Vs. SACHIN VITTHALRAO WANKHEDE
LAWS(NCD)-2020-2-17
NCDRC
Decided on February 03,2020

Cholamandalam Investment Appellant
VERSUS
SACHIN VITTHALRAO WANKHEDE Respondents

JUDGEMENT

Dinesh Singh,J. - (1.) Heard learned counsel for the revisionist finance co. and the respondent complainant, and perused the material on record.
(2.) The dispute relates to the finance co. wrongly obtaining Rs. 77,454/- from the complainant, first Rs. 32,454/- by threatening to forcibly re-possess his vehicle and then Rs. 45,000/- by forcibly re-possessing his vehicle and releasing it only after he paid the said Rs. 45,000/-.
(3.) The District Forum vide its Order dated 29.12.2007 appraised the evidence and partly allowed the complaint, determining that the said Rs.32,454/- + Rs. 45,000/- = Rs. 77,454/- were wrongly obtained under threat of / by forcible re-possession of the subject vehicle. The District Forum directed the finance co. to refund the said amount of Rs. 77,454/- to the complainant with interest at the rate of 9% per annum form the date of filing of the complaint i.e. 09.05.2007 along with Rs. 10,000/- as compensation and Rs. 1,000/- as cost of litigation.;


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