MADANRAO VISHWANATHRAO PATIL AND ORS Vs. JINESH ANNASAHEB SULTANE AND ORS
LAWS(MHCDRC)-2013-6-3
MAHARASHTRA STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on June 10,2013

Madanrao Vishwanathrao Patil And Ors Appellant
VERSUS
Jinesh Annasaheb Sultane And Ors Respondents


Referred Judgements :-

MANDATAI SAMBHAJI PAWAR VS. STATE OF MAHARASHTRA [REFERRED TO]


JUDGEMENT

- (1.)THIS appeal takes an exception to an order dated 21/08/2010 passed in consumer complaint No.28/2010 (Jinesh Annasaheb Sultane V/s. Vasantdada Shetkari Sah. Bank Ltd. & Ors.) passed by District Forum, Kolhapur.
(2.)IT was a consumer complaint alleging deficiency in service on the part of the Bank and its Directors for not refunding the amount of deposit kept by the complainant even after its maturity. The District Forum upholding the contention of the complainant directed the Bank, namely, Vasantdada Shetkari Sahakari Bank Ltd. and its Directors opponent Nos.7to26 to pay jointly and severally an amount of Rs. 3,22,016/ - against the deposit receipt. Rs. 2,62,724/ - against balance in saving account No.2407 and Rs. 1,000/ - as costs. Feeling aggrieved thereby opponent Nos.7to26 -Directors preferred this appeal. As submitted before us there is no appeal filed by the Bank.
(3.)IT may not be out of place to mention here that there is a Liquidator appointed after 06/01/2009 on respondent/opponent No.1 -Vasantdada Shetkari Sahakari Bank Ltd., Sangli. Respondent No.3 -Liquidator who is joined in the appeal, was not a party before the District Forum as could be seen from the title of the impugned order.
At the time of hearing of the appeal, Mr.Madhav Tamhankar, Advocate present for the appellants and Mr.S.A. Masal, Advocate present for respondent No.3. Respondent No.1 -Jinesh Annasaheb Sultane was duly served on 10/04/2013 as per India Post report, but absent. Similarly, respondent No.2 -Bebetai Maruti Patil refused to accept the notice as per postal endorsement and as such she is also duly served, but absent. Under the circumstances, appeal to proceed in absence of respondent Nos.1&2. Heard parties present.

;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.