TVL. SP. 141-VILATHIKULAM PRIMARY AGRICULTURAL CO-OPERATIVE BANK LTD. Vs. MAREESWARI
LAWS(TNCDRC)-2008-9-21
TAMIL NADU STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on September 05,2008

Tvl. Sp. 141 -Vilathikulam Primary Agricultural Co -Operative Bank Ltd. Appellant
VERSUS
MAREESWARI Respondents

JUDGEMENT

- (1.) THE appellants are the opposite parties 1 and 2, and the 1st Respondent is the complainant. The Respondents 2 to 4 are given up.
(2.) THE above appeal is filed against the order passed by the District Forum in allowing the complaint.
(3.) IT is the case of the complainant that even though a sum of Rs. 15,000 was paid by her by way of deposit to the appellant's society, which will carry an interest @ 13.5% and when the said deposit matured on 26.2.2004, the appellants have failed to repay the amount and hence the complaint is preferred before the District Forum. The opposite parties/appellants resisted the complaint on the ground that there is no intention on the part of the society to cheat the complainant. However, due to the fraud committed by the then Secretary and President of the society, the appellants were not in a position to repay the amount of deposit.;


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