STATE BANK OF INDIA Vs. VALLU SOWJANYA
LAWS(NCD)-2020-10-50
NCDRC
Decided on October 21,2020

STATE BANK OF INDIA Appellant
VERSUS
Vallu Sowjanya Respondents




JUDGEMENT

Deepa Sharma,J. - (1.) The present Revision Petition, under Section 21(b) of the Consumer Protection Act, 1986 (substituted now) (for short "the Act") has been filed by the Petitioner (hereinafter called as "the Insurance Company") against the order dated 25.06.2013 of the State Consumer Disputes Redressal Commission, A.P., Hyderabad (for short "the State Commission") in Appeal No.473 of 2012 whereby the Appeal of the State Bank of India against the order dated 15.05.2012 of the District Consumer Disputes Redressal Forum, Ranga Reddy (for short "the District Forum") in Complaint No.10 of 2011, was dismissed.
(2.) The brief admitted facts of the case are that the complainant wanted to buy a house and he was sanctioned a loan amount of Rs. 3,50,000/- which was repayable in 240 EMIs of Rs. 3,320/-. He had cleared the entire loan amount and No Dues Certificate was also issued to him by the petitioner. The controversy between the parties had arisen when the complainant demanded the return of original sale deed. The petitioner had informed the complainant that he had never deposited the sale deed with the branch of the petitioner, who was processing the loan amount. The complainant filed a complaint before the District Forum. The parties led their evidences before the District Forum. The learned District Forum after hearing the parties and perusing the evidences on record, reached to the conclusion that the complainant had deposited the original title deed with the petitioner and directed the petitioner to return the original title deed and pay penalty of Rs. 50,000/-.
(3.) Aggrieved by the order of the District Forum, an appeal was filed by the petitioner before the State Commission wherein they had taken similar contentions that the complainant had never deposited the title deed with the petitioner. The State Commission after reappreciating and re-assessing the evidences on record rejected the contention and concurred with the ordered of the District Forum vide impugned order.;


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