M/S SBI CARDS & PAYMENTS SERVICES LTD. Vs. VISHAL SABHARWAL
LAWS(NCD)-2020-6-37
NCDRC
Decided on June 16,2020

M/S Sbi Cards And Payments Services Ltd. Appellant
VERSUS
Vishal Sabharwal Respondents




JUDGEMENT

Prem Narain, J. - (1.) This revision petition has been filed by the petitioner M/s. SBI Cards & Payments Services Ltd. against the order dated 26.08.2019 of the State Consumer Disputes Redressal Commission, UT Chandigarh, (in short 'the State Commission') passed in Appeal No.352 of 2018.
(2.) Brief facts of the case are that the Complainant/respondent No.1 was issued credit card by opposite party/petitioner herein. Complainant/respondent No.1 filed a complaint to opposite party for 8 transactions amounting to Rs.39,999/- done on 27.10.2017 which were executed without his knowledge. The complainant even filed a FIR for the same. Opposite party refused the claim & put the liability on him. Complainant approached Banking Ombudsman of RBI whose office after investigation advised opposite party to pay the amount in dispute to complainant. However, the amount was not paid. Complainant sent legal notice to opposite party as they failed to comply with the above directions. The complainant filed a consumer complaint being CC No.192 of 2018 before the District Consumer Disputes Redressal Forum UT Chandigarh, (in short the 'District Forum'). District Forum passed the following order:- "In view of the facts, as brought forth in the pleadings & evidence, as discussed in the preceding paragraphs, the complaint is hereby allowed against the OP No.4 with direction to reverse an amount of Rs.39,999/- in the credit card account of the complainant against the unauthorized transaction and also credit an amount of Rs.5000/- in the said account towards litigation expenses. This Forum do not feel it expedient to award any compensation over and above the relief mentioned above."
(3.) Aggrieved with the above order of the District Forum, the opposite party/petitioner herein filed an appeal before the State Commission, which was dismissed vide its order dated 26.08.2019.;


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