VIPIN KUMAR CHOUDHARY Vs. MAKHAN LAL CHATURVEDI NATIONAL UNIVERSITY OF JOURNALISM & COMMUNICATION
LAWS(NCD)-2020-6-47
NCDRC
Decided on June 19,2020

Vipin Kumar Choudhary Appellant
VERSUS
Makhan Lal Chaturvedi National University Of Journalism And Communication Respondents

JUDGEMENT

V.K.Jain, J. - (1.) The complainant, who is petitioner herein, was employed with Indian Council of Agriculture Research. He took admission in the MTech-PhD(computer science)course of the respondent University. He took study leave of three years from his employer. He was permitted by the university to complete the course in three and half years. He submitted his MTech thesis in January, 2006. On 27.03.2006 the University informed him that he would not be able to continue the PhD since the University did not have any PhD as a faculty member. The petitioner/complainant, therefore, re-joined his office in April, 2006. Alleging deficiency on the part of the University in rendering services to him, he approached the concerned District Forum by way of a consumer complaint.
(2.) The complaint was resisted by the University which took a preliminary objection that the complainant was not a 'consumer' of the University. It was also stated by the University that he could not complete MTech course in two years and, therefore, did not apply for completing his PhD. It was also stated that the respondent completed MTech in November, 2006 and, therefore, he could not have completed the remaining course which was to be completed within a minimum period of 18 months.
(3.) The District Forum ruled in favour of the complainant and directed the University to pay Rs. 10,00,000/- as compensation to the complainant within one month from the receipt of the order failing which the ordered amount was to carry interest @ 6% p.a.;


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