UNIVERSITY OF PETROLEUM & ENERGY STUDIES Vs. ANUJ KANWAL
LAWS(NCD)-2020-7-9
NCDRC
Decided on July 13,2020

University Of Petroleum And Energy Studies Appellant
VERSUS
Anuj Kanwal Respondents




JUDGEMENT

- (1.) University of Petroleum and Energy Studies (UPES), New Delhi has filed the present Revision Petition under Section 21 (b) of the Consumer Protection Act, 1986 (In short "the Act"), against the Order dated 20.03.2013, passed by the Delhi State Consumer Disputes Redressal Commission, New Delhi (hereinafter referred to as "the State Commission"), whereby the First Appeal No. 917 of 2012 preferred by the Petitioner herein has been dismissed and the Order dated 10.07.2012, passed by the District Consumer Disputes Redressal Forum-VI (Distt. New Delhi) (hereinafter referred to as "the District Forum") allowing the Complaint has been affirmed.
(2.) Briefly stated that the facts giving rise to the present Petition are as follows:
(3.) According to the Complainant Shri Anuj Kanwal, he took admission in B. Tech in the Petitioner Institute and deposited the required fee, but on account of some personal issue he could not join the same and requested the Petitioner/ Opposite Party for the withdrawal of the admission and also fees. Out of the total fee paid by the Complainant/ Respondent, an amount of Rs.7,500/- for PDP has not been refunded, Rs.5,900/- for the computing fee was also not refunded and similarly Rs.90,750/- as directed by UGC is not refunded. The Complainant claimed the refund of Rs.1,04,150/-.;


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