DIRECTOR OF TRAINING OFFICE OF THE DIRECTOR OF TRAINING AND EMPLOYMENT Vs. LEENA V.BIJUMON
LAWS(KERCDRC)-2009-4-10
KERALA STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on April 15,2009

Director Of Training Office Of The Director Of Training And Employment Appellant
VERSUS
Leena V.Bijumon Respondents

JUDGEMENT

K.R.UDAYABHANU, PRESIDENT - (1.)The appellant is the 1st opposite party in CC 343/07 in the file of CDRF, Kollam. The appellant is under orders to pay a sum of Rs. 50,000/ - as compensation and Rs. 5,000/ - towards cost to the complainant.
(2.)The case of the complainant is that she was a student in the course of Data Preparation and Computer Software from August 1995 to July 1996 in the 2nd opposite party Institution. She remitted Rs. 5,500/ - fee for the course. She passed examination held in July 1996. A Provisional National Trade Certificate was issued to her on 6/7/97 by the Government of Kerala Industrial Training Department. Thereafter she approached the 2nd opposite party for the original NCVT certificate on several occasions. Subsequently she came to know in July 2001 that the 2nd opposite party stopped functioning. Due to non receipt of the original NCVT certificate she did not get a suitable job. She was ill -treated by her husband and family saying that she has not passed the NCVT Examination. She has claimed a sum of Rs. 5,00,000/ - as compensation and also sought for a direction to issue the original NCVT certificate.
(3.)The 1st opposite party/appellant has filed version admitting the fact that the complainant was a student during 95 -96 period and in July 95 appeared for the exam and passed the test. It is also mentioned that she has been awarded the Provisional Certificate. The 2nd opposite party was de -affiliated due to non -upgradation. The 2nd opposite party did not demand blank NCVT Forms nor handed over records to the department to facilitate the issue of the certificate to the passed out candidates. The usual procedure is that the Principals of the concerned ITCs will obtain the certificate forms and the Principal would fill in the details and submit the same to the Directorate for getting the signature of NCVT Secretary. After providing the signature the same will be forwarded to the Director General of Employment and Training, New Delhi for getting the signature and after that the certificate will be issued through the concerned Principals of ITCs. The certificate of the complainant could be issued only after completion of the formalities of handing over the records to the nearest ITI at Chackai, Thiruvananthapuram. The action was already been taken for the same. The certificate will be issued after completing the formalities.


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