STATE BANK OF INDIA Vs. CONSUMER AFFAIRS & FAIR BUSINESS PRACTICES
LAWS(NCD)-2020-6-66
NCDRC
Decided on June 15,2020

STATE BANK OF INDIA Appellant
VERSUS
Consumer Affairs And Fair Business Practices Respondents

JUDGEMENT

V.K. Jain,J. - (1.) The consumer complaint was filed by the Director of Consumer Affairs and Fair Business Practices, Government of West Bengal, against State Bank of India and SBI Cards and Payment Services Pvt. Ltd. seeking compensation for deficiency of service on their part for rendering services to several credit card holders. The afore-said card holders approached the Consumer Welfare Department of the Government of West Bengal alleging several deficiencies in rendering services to them, in respect of the credit cards issued by SBI Cards and Payment Services Pvt. Ltd.
(2.) The consumer complaints were resisted by both the opposite parties i.e. State Bank of India as well as by SBI Cards and Payment Services Pvt. Ltd. The District Forum awarded compensation amounting to Rs. 18 Lakhs only against SBI Cards and Payment Services Pvt. Ltd. Costs of Rs. 5,000/- was also awarded. Since the logo of SBI was being used by SBI Cards and Payment Services Pvt. Ltd. The State Bank of India was directed to publish in the newspapers, its position, inter alia, in respect of the use of its logo by SBI Cards and Payment Services Pvt. Ltd.
(3.) Being aggrieved from the order passed by the District Forum both State Bank of India and SBI Cards and Payment Services Pvt. Ltd. preferred separate appeals. Both the appeals having been dismissed State Bank of India is before this Commission by way of this Revision Petition.;


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