w w w . L a w y e r S e r v i c e s . i n



D.R. College of Engg. & Technology, College Campus at V&PO Kakoda v/s Nitin Parashar


Company & Directors' Information:- D. NITIN & CO PRIVATE LIMITED [Active] CIN = U36993MH2014PTC251562

Company & Directors' Information:- G P C TECHNOLOGY LIMITED [Not available for efiling] CIN = L31300DL1980PLC010998

Company & Directors' Information:- T R S TECHNOLOGY PRIVATE LIMITED [Active] CIN = U74899DL2003PTC119643

Company & Directors' Information:- A 1 TECHNOLOGY PRIVATE LIMITED [Active] CIN = U72200PB2002PTC035548

Company & Directors' Information:- D TECHNOLOGY PRIVATE LIMITED [Active] CIN = U01403MH2015PTC268305

Company & Directors' Information:- B S TECHNOLOGY PRIVATE LIMITED [Strike Off] CIN = U28990DL2013PTC262594

Company & Directors' Information:- P S TECHNOLOGY PRIVATE LIMITED [Strike Off] CIN = U31902WB1997PTC084379

Company & Directors' Information:- J R S TECHNOLOGY PRIVATE LIMITED [Active] CIN = U74120UP2015PTC074074

Company & Directors' Information:- C B O ENGG CO PVT LTD [Converted to LLP and Dissolved] CIN = U29259GJ1981PTC004630

Company & Directors' Information:- K & D TECHNOLOGY COMPANY PRIVATE LIMITED [Active] CIN = U72500MP2007PTC019697

Company & Directors' Information:- E E I TECHNOLOGY PVT LTD [Strike Off] CIN = U31909WB1991PTC053259

Company & Directors' Information:- E M TECHNOLOGY PRIVATE LIMITED [Strike Off] CIN = U74999DL2000PTC105539

Company & Directors' Information:- R M TECHNOLOGY INDIA PRIVATE LIMITED [Active] CIN = U74999MH2016PTC280859

Company & Directors' Information:- 5 I TECHNOLOGY PRIVATE LIMITED [Active] CIN = U72900UP2016PTC083186

Company & Directors' Information:- S B 3 TECHNOLOGY PRIVATE LIMITED [Active] CIN = U72200DL2010PTC209614

Company & Directors' Information:- T & C TECHNOLOGY (INDIA) PRIVATE LIMITED [Active] CIN = U74899DL1995PTC074144

Company & Directors' Information:- P & A TECHNOLOGY PRIVATE LIMITED [Active] CIN = U45208OR2011PTC014269

Company & Directors' Information:- R G S TECHNOLOGY (INDIA) PRIVATE LIMITED [Strike Off] CIN = U72200TN2003PTC050424

Company & Directors' Information:- Q & Q TECHNOLOGY PRIVATE LIMITED [Active] CIN = U74900DL2013PTC259002

Company & Directors' Information:- G M I TECHNOLOGY PRIVATE LIMITED [Strike Off] CIN = U72200TG2011PTC075075

Company & Directors' Information:- I E TECHNOLOGY PRIVATE LIMITED [Strike Off] CIN = U72900MH2001PTC132315

Company & Directors' Information:- NITIN AND CO PRIVATE LIMITED [Active] CIN = U74899DL1994PTC059789

Company & Directors' Information:- B C ENGG CO PVT LTD [Strike Off] CIN = U45201WB1957PTC023669

Company & Directors' Information:- I P L TECHNOLOGY PRIVATE LIMITED [Active] CIN = U29290MH2000PTC127550

Company & Directors' Information:- G I TECHNOLOGY PRIVATE LIMITED [Strike Off] CIN = U72200MH2005PTC156230

Company & Directors' Information:- S. R. TECHNOLOGY PRIVATE LIMITED [Active] CIN = U74999MH2017PTC290229

Company & Directors' Information:- C AND M ENGG PRIVATE LIMITED [Strike Off] CIN = U74210MH2003PTC139798

Company & Directors' Information:- M H T TECHNOLOGY PRIVATE LIMITED [Active] CIN = U74999TN2010PTC077205

Company & Directors' Information:- K S Q TECHNOLOGY PRIVATE LIMITED [Strike Off] CIN = U72900DL2006PTC154900

Company & Directors' Information:- R. D. CAMPUS PRIVATE LIMITED [Active] CIN = U74999DL2017PTC326936

Company & Directors' Information:- N G S TECHNOLOGY PRIVATE LIMITED [Active] CIN = U93000DL2009PTC196737

Company & Directors' Information:- P C TECHNOLOGY PRIVATE LIMITED [Strike Off] CIN = U74900DL2015PTC278616

Company & Directors' Information:- V & P TECHNOLOGY PRIVATE LIMITED [Active] CIN = U72200HR2011PTC044721

Company & Directors' Information:- N C A TECHNOLOGY PRIVATE LIMITED [Strike Off] CIN = U72900PB2008PTC031981

Company & Directors' Information:- M G TECHNOLOGY PRIVATE LIMITED [Strike Off] CIN = U72200DL2007PTC172003

Company & Directors' Information:- T & S TECHNOLOGY PRIVATE LIMITED [Strike Off] CIN = U32204DL2008PTC177037

    First Appeal No. 170 of 2014

    Decided On, 11 December 2019

    At, Delhi State Consumer Disputes Redressal Commission New Delhi

    By, THE HONOURABLE MR. O.P. GUPTA
    By, MEMBER

    For the Appearing Parties: ----------



Judgment Text


1. Being dis-satisfied with order dated 23.09.14 passed by District Forum in CC no.306/11 allowing the complaint and directing OP to pay Rs.51,700/- towards refund of fees, Rs.50,000/- as compensation for mental pain and agony, Rs.10,000/- as cost of litigation, the OP has preferred present appeal. It was further directed that in case the OP failed to comply with the order within one month from receipt of copy of order, it would pay interest @15% p.a. of Rs.51,700/- w.e.f. 02.09.08 till realisation.

2. The facts which can be gathered with the impugned order which that complainant/ respondent paid Rs.52,700/- and took admission in B.Tech with the OP/ appellant. Class were scheduled to start w.e.f.22.09.08 but due to some person reasons complainant did not join the classes and opted for withdrawal of the admission. He sent a letter dated 02.09.08, he was called in the office on 04.09.08 and original documents were returned to him. He was asked to furnish application for withdrawal on the prescribed performa which he did. He did not receive the fees. He made correspondence with the OP, All India Council of Technical Education, Kurukshtra University. Para-4 (b)(1) provides one of ordinance XXII of refund/ regulations for refund/ adjustment of the fees provide that if a candidate leaves before commencement of classes, entire fee is refundable after deducting Rs.1,000/- only. The OP falsely denied receipt of application for withdrawal of admission prior to October, 2010.

3. OP filed WS pleading that complainant never submitted timely withdrawal of application. Rule 4 (iii) stipulated that in a self financing courses, refund will be allowed only if seat so vacated is filled by the last date of admission. He was sent a letter on 08.011.10 advising him to approach the OP alongwith proof that he had applied for withdrawal admission in September, 2008. The complainant did not reply nor approached the college authorities with proof of withdrawal.

4. After filing WS the OP was proceeded exparte. Complainant filed his own affidavit in evidence.

5. The District Forum found that OP may not mention about return of original documents as stated by the complainant which amounts to admission. The same lans support to the plea of the complainant that he applied for withdrawal of admission on 02.09.08, Copy of the application dated 02.09.08 was placed on record and has been marked as market-A for the purpose of identification. Hence the impugned order was passed.

6. In appeal the grievance of the OP is that college was situated outside the jurisdiction of the District Forum.

7. I have gone through the material on record and heard the arguments advanced by counsel for respondent / complainant. Counsel for appellant/ OP did not appear for addressing arguments. So far as objection of territorial jurisdiction is concern, it may be mention that though the District Forum has not dealt with the said objection yet the same is not texted the reason being that address of Managing Society of the appellant in Suraj Park, Building Industrial Area, Delhi . That is sufficient to confer jurisdiction of the District Forum in Delhi.

8. On merits I find that appellant never pleaded that the seat vacated by the respondent / complainant remained vacant. Hence the role relied upon by the appellant does not come to its rescue.

9. There is nothing wrong in directing refund of the fees. However compensation of Rs.50,000/- for non refund of fees of Rs.51,700/- is extremely excessive and cannot be

Please Login To View The Full Judgment!

sustained. 10. Appeal is accepted in part, impugned order is modified to the effect that appellant would return Rs.51,700/- with interest @10% p.a. from 02.09.08 to till date of refund. 11. Copy of the order be sent to both the parties free of cost. 12. One copy of the order sent to District Forum for information. 13. File be consigned to record room.
O R