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



M/s. Worldwide Immigration Consultancy Services Ltd. v/s Shri Ajay Pal Singh


Company & Directors' Information:- SINGH CONSULTANCY PRIVATE LIMITED [Strike Off] CIN = U74140DL2007PTC158739

Company & Directors' Information:- J K CONSULTANCY AND SERVICES PRIVATE LIMITED [Active] CIN = U74899DL1995PTC066762

Company & Directors' Information:- WORLDWIDE CORPORATION LIMITED [Active] CIN = U27203CH1989PLC009878

Company & Directors' Information:- H S CONSULTANCY PVT LTD [Active] CIN = U74140WB1988PTC044368

Company & Directors' Information:- S M CONSULTANCY PVT LTD [Active] CIN = U74140WB1992PTC057293

Company & Directors' Information:- A & T WORLDWIDE PRIVATE LIMITED [Active] CIN = U51909GJ2013PTC074854

Company & Directors' Information:- INDIA WORLDWIDE CONSULTANCY PRIVATE LIMITED [Active] CIN = U74999DL2001PTC113356

Company & Directors' Information:- K S CONSULTANCY SERVICES PVT LTD [Active] CIN = U74140WB1988PTC045137

Company & Directors' Information:- V R WORLDWIDE PRIVATE LIMITED [Active] CIN = U51909GJ2012PTC070389

Company & Directors' Information:- WORLDWIDE IMMIGRATION CONSULTANCY SERVICES LIMITED [Not available for efiling] CIN = U74140CH1997PLC019491

Company & Directors' Information:- E TO E CONSULTANCY PRIVATE LIMITED [Active] CIN = U63030KA2008PTC048557

Company & Directors' Information:- Y A CONSULTANCY SERVICES PVT LTD [Active] CIN = U74140WB1987PTC043225

Company & Directors' Information:- R. A. CONSULTANCY PVT. LTD. [Under Process of Striking Off] CIN = U67120WB1994PTC066521

Company & Directors' Information:- V G CONSULTANCY PRIVATE LIMITED [Active] CIN = U74899DL1993PTC054746

Company & Directors' Information:- L S D CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U74999MH2015PTC262781

Company & Directors' Information:- K .P. A. CONSULTANCY PRIVATE LIMITED [Active] CIN = U74140WB2010PTC142889

Company & Directors' Information:- P O CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U93000WB2009PTC134219

Company & Directors' Information:- T K M CONSULTANCY INDIA PRIVATE LIMITED [Strike Off] CIN = U74140KL1998PTC012694

Company & Directors' Information:- A & A CONSULTANCY PVT. LTD. [Active] CIN = U74140WB1986PTC040777

Company & Directors' Information:- Y K CONSULTANCY (INDIA) PRIVATE LIMITED [Active] CIN = U74140DL2003PTC121113

Company & Directors' Information:- L M J CONSULTANCY PRIVATE LIMITED [Active] CIN = U74140DL2010PTC208950

Company & Directors' Information:- R. K . CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U74140AS2006PTC008131

Company & Directors' Information:- M U S INDIA CONSULTANCY LIMITED [Strike Off] CIN = U74900WB2013PLC191253

Company & Directors' Information:- A & A SERVICES AND CONSULTANCY PRIVATE LIMITED [Strike Off] CIN = U74140OR2012PTC015010

Company & Directors' Information:- J R CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U74900TN2015PTC102294

Company & Directors' Information:- R A D CONSULTANCY PRIVATE LIMITED [Active] CIN = U74140DL2011PTC224038

Company & Directors' Information:- S I M CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U74999DL2007PTC162468

Company & Directors' Information:- Y. K. M. CONSULTANCY PRIVATE LIMITED [Active] CIN = U74900DL2013PTC254940

Company & Directors' Information:- A TO Z IMMIGRATION SERVICES PRIVATE LIMITED [Strike Off] CIN = U74140KA1998PTC024407

Company & Directors' Information:- J. P. CONSULTANCY PRIVATE LIMITED [Active] CIN = U51909GJ2002PTC040433

Company & Directors' Information:- V & T CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U74999CH2005PTC027862

Company & Directors' Information:- P C CONSULTANCY PVT LTD [Active] CIN = U74210WB1991PTC053835

Company & Directors' Information:- J A CONSULTANCY PRIVATE LIMITED [Under Process of Striking Off] CIN = U93090MH2008PTC188284

Company & Directors' Information:- L M B CONSULTANCY SERVICES INDIA PRIVATE LIMITED [Active] CIN = U74999KL2002PTC015318

Company & Directors' Information:- K C IMMIGRATION SERVICES PRIVATE LIMITED [Strike Off] CIN = U74999HR2003PTC035143

Company & Directors' Information:- M Y M CONSULTANCY SERVICES INDIA PRIVATE LIMITED [Strike Off] CIN = U74900KA2011PTC058364

Company & Directors' Information:- S K A CONSULTANCY PRIVATE LIMITED [Active] CIN = U74999UP2020PTC136502

Company & Directors' Information:- T C S CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U74140RJ1995PTC011052

Company & Directors' Information:- K B M CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U72900TG2002PTC038403

Company & Directors' Information:- D M M CONSULTANCY PRIVATE LIMITED [Active] CIN = U74140WB2010PTC151887

Company & Directors' Information:- C I S (INDIA) CONSULTANCY PRIVATE LIMITED [Strike Off] CIN = U74120BR2013PTC021019

Company & Directors' Information:- R I W CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U72200KL2013PTC034174

Company & Directors' Information:- P S P CONSULTANCY PRIVATE LIMITED [Strike Off] CIN = U74900DL2011PTC222022

Company & Directors' Information:- N. K. CONSULTANCY PRIVATE LIMITED [Active] CIN = U74140HR2006PTC036471

Company & Directors' Information:- M E CONSULTANCY PRIVATE LIMITED [Strike Off] CIN = U74140KL2012PTC031172

Company & Directors' Information:- M & M CONSULTANCY SERVICES PVT. LTD. [Strike Off] CIN = U74140WB1992PTC056149

Company & Directors' Information:- V S B D CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U74140TN2000PTC045338

Company & Directors' Information:- Z K CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U74210DL1993PTC052338

Company & Directors' Information:- B AND D CONSULTANCY SERVICES PVT LTD [Strike Off] CIN = U74210MH1982PTC027430

Company & Directors' Information:- D. G. CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U74140WB2008PTC129948

Company & Directors' Information:- B R IMMIGRATION SERVICES PRIVATE LIMITED [Active] CIN = U74140PB2010PTC033807

Company & Directors' Information:- G & B IMMIGRATION CONSULTANCY PRIVATE LIMITED [Active] CIN = U74140PB2015PTC039687

Company & Directors' Information:- A S IMMIGRATION CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U74999PB2004PTC027614

Company & Directors' Information:- V F C CONSULTANCY PRIVATE LIMITED [Active] CIN = U74140RJ2015PTC048025

Company & Directors' Information:- B S IMMIGRATION SERVICES PRIVATE LIMITED [Strike Off] CIN = U63040PB2008PTC031902

Company & Directors' Information:- E & C CONSULTANCY PRIVATE LIMITED [Strike Off] CIN = U74140TN2007PTC062260

Company & Directors' Information:- L & R CONSULTANCY PRIVATE LIMITED [Active] CIN = U74140TN2009PTC072839

Company & Directors' Information:- P P CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U74210TN1982PTC009556

Company & Directors' Information:- N R 'S CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U74210TN1986PTC013630

Company & Directors' Information:- P S WORLDWIDE PRIVATE LIMITED [Active] CIN = U51101MH2012PTC238923

Company & Directors' Information:- M F S CONSULTANCY PRIVATE LIMITED [Active] CIN = U74140MH2008PTC177948

Company & Directors' Information:- D P CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U74140PN2008PTC132654

Company & Directors' Information:- C AND H CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U74100MH2004PTC148618

Company & Directors' Information:- R V K CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U74120MH2011PTC221273

Company & Directors' Information:- H A S D CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U74120MH2011PTC222997

Company & Directors' Information:- H H S CONSULTANCY PRIVATE LIMITED [Active] CIN = U74120MH2013PTC250345

Company & Directors' Information:- M & W CONSULTANCY PRIVATE LIMITED [Strike Off] CIN = U74910TN2004PTC053384

Company & Directors' Information:- J K M CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U74120UP2010PTC042726

Company & Directors' Information:- Y V R CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U74900TG2015PTC098309

Company & Directors' Information:- J L I CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U72300UP2012PTC052649

Company & Directors' Information:- D R M B CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U74900WB2014PTC201139

Company & Directors' Information:- M P CONSULTANCY PVT LTD [Strike Off] CIN = U74120WB1996PTC081085

Company & Directors' Information:- J. L. CONSULTANCY PVT LTD [Active] CIN = U74140WB1985PTC039818

Company & Directors' Information:- S E S CONSULTANCY PRIVATE LIMITED [Strike Off] CIN = U74999WB2011PTC170939

Company & Directors' Information:- G P R CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U74140CH2012PTC033622

Company & Directors' Information:- S K CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U93000JH2012PTC000348

Company & Directors' Information:- SINGH IMMIGRATION AND CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U74995CH2005PTC028980

Company & Directors' Information:- R & A CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U67100DL2011PTC215340

Company & Directors' Information:- M J M CONSULTANCY PRIVATE LIMITED [Strike Off] CIN = U74140DL2005PTC133200

Company & Directors' Information:- G S IMMIGRATION SERVICES PRIVATE LIMITED [Strike Off] CIN = U74140DL2005PTC137554

Company & Directors' Information:- A C G CONSULTANCY PRIVATE LIMITED [Strike Off] CIN = U74140DL2005PTC140720

Company & Directors' Information:- H M S CONSULTANCY PRIVATE LIMITED [Active] CIN = U74140DL2010PTC201488

Company & Directors' Information:- D & G CONSULTANCY PRIVATE LIMITED [Strike Off] CIN = U65990DL2011PTC214142

Company & Directors' Information:- R H H H CONSULTANCY PRIVATE LIMITED [Strike Off] CIN = U74900AP2014PTC095348

Company & Directors' Information:- A & C CONSULTANCY PRIVATE LIMITED [Active] CIN = U74140KA2008PTC046754

Company & Directors' Information:- J S M CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U93000HR2011PTC043455

Company & Directors' Information:- A P R CONSULTANCY PRIVATE LIMITED [Strike Off] CIN = U93000KA2014PTC073639

Company & Directors' Information:- M AND M WORLDWIDE PRIVATE LIMITED [Active] CIN = U51431GJ2014PTC078953

Company & Directors' Information:- J V WORLDWIDE PRIVATE LIMITED [Strike Off] CIN = U51909GJ2014PTC078156

Company & Directors' Information:- L AND L CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U74140KL1997PTC011084

Company & Directors' Information:- J AND S CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U74140KL2005PTC018496

Company & Directors' Information:- P E B CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U74140KL2011PTC027680

Company & Directors' Information:- Z & H CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U85190KL2008PTC023534

Company & Directors' Information:- M AND M WORLDWIDE PRIVATE LIMITED [Strike Off] CIN = U74110GJ2014PTC078953

Company & Directors' Information:- D C D CONSULTANCY PRIVATE LIMITED [Active] CIN = U74999RJ2020PTC071399

Company & Directors' Information:- D AND N CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U74999PN2020PTC195417

Company & Directors' Information:- H P WORLDWIDE PRIVATE LIMITED [Active] CIN = U45209RJ2021PTC076195

Company & Directors' Information:- S S G CONSULTANCY SERVICES PRIVATE LIMITED [Strike Off] CIN = U74140TN1997PTC037763

Company & Directors' Information:- G R IMMIGRATION SERVICES PRIVATE LIMITED [Strike Off] CIN = U72900PB1998PTC021842

Company & Directors' Information:- V Z CONSULTANCY PRIVATE LIMITED [Strike Off] CIN = U74140MH2007PTC170875

Company & Directors' Information:- F T CONSULTANCY PRIVATE LIMITED [Strike Off] CIN = U74900CH2007PTC030854

Company & Directors' Information:- R S IMMIGRATION CONSULTANCY PRIVATE LIMITED [Strike Off] CIN = U74900CH2007PTC030976

Company & Directors' Information:- A. A. R. M. CONSULTANCY SERVICES PRIVATE LIMITED [Under Process of Striking Off] CIN = U74140DL2006PTC150076

Company & Directors' Information:- M AND M CONSULTANCY PVT LTD [Strike Off] CIN = U74140PB1985PTC006557

Company & Directors' Information:- AJAY CONSULTANCY SERVICES PRIVATE LIMITED [Active] CIN = U74999UP2019PTC122040

Company & Directors' Information:- SERVICES AND CONSULTANCY P. LTD. [Strike Off] CIN = U99999DL2000PTC902217

    REVISION PETITION NO. 2558 OF 2012

    Decided On, 03 September 2012

    At, National Consumer Disputes Redressal Commission NCDRC

    By, THE HONOURABLE MR. JUSTICE J.M. MALIK
    By, PRESIDING MEMBER & THE HONOURABLE MR. VINAY KUMAR
    By, MEMBER

    For the Petitioner : Sunil Goyal, Sunil Khatwani, Advocates. For the Respondent : -----



Judgment Text

VINAY KUMAR, MEMBER

This revision petition is filed by Worldwide Immigration Consultancy Services Ltd, Chandigarh, against the order of the Punjab State Consumer Disputes Redressal Commission, in appeal No.1556/2007.

2. Facts, as seen from the record, are that the Complainant Ajay Pal Singh, had sought professional assistance of the OP/World Wide Immigration Consultancy Services Ltd. (WWICS) Chandigarh, through its Branch Manager, Amritsar for obtaining permanent residence visa for Canada. An agreement was signed between the parties for this purpose and Rs.30,000/- paid to the OP as retainer fee. Separately, a sum of Rs.15,000/- was paid by the Complainant through a demand draft of 21.9.2000 drawn in the name of Canadian High Commission, New Delhi. After receipt of acknowledgment from the Canadian High Commission, another amount of $ 700 US was paid through a demand draft of 15.2.2001 to the OP, as processing fee.

3. The Complainant was allegedly told to wait for 2 to 3 years for response from the Canadian High Commission. Five years later, the Complainant was informed by the OP through a letter of 27.3.2006 that his application had been rejected for non-appearance at the interview in the High Commission. Sri Ajay Pal Singh, filed a consumer complaint before the District Forum, Amritsar alleging serious deficiency of service on the part of the OP and sought refund of the entire amount paid by him together with interest and compensation.

4. The District Forum observed that most of the facts, alleged in the complaint petition, have been admitted by the OP. In particular, it referred to the provisions in Clauses 4 (e), (g) and (j) in the agreement between the two parties, which cast specific obligations on the OP to remain in touch with Canadian visa office, handle all correspondence with it on behalf of the client, monitor the client’s case through the entire processing period and get the judicial review filed in the Federal Court Canada, in case of erroneous rejection of the application. The District forum therefore, allowed the complaint partly and directed the OP to refund the amounts of Rs.30,000/- as well as $ 700 US, with 9% interest.

5. The State Commission in the impugned order has separately examined the obligations of the appellant/OP with reference to the agreement between the parties and recorded detailed findings, given below, while dismissing the appeal of the OP/revision petitioner-

16. In view of the above duties undertaken by the appellant in respect of their professional fee, they did not remain in contact with the Canadian Visa office and did not monitor his case throughout the time assured for permanent resident visa. They are proved to be most negligent in performing their duties. After obtaining the application fee, they did not bother to see as to when interview was being scheduled by the Canadian High Commission. We cannot believe the appellant that they did not receive the interview letter from the Canadian High Commission. It appears that the letters so received had been misplaced or lost in their office because they did not inform the complainant about the date of the interview. Subsequently they fabricated two letters, Annexure R-5 and Annexure R-6 asking the Canadian High Commission to schedule his interview as early as possible. The Learned District Forum did not believe this story and we are also not inclined to accept it. Annexure R-2 is the letter written by them to the Canadian High Commission in which no such mention was made if they had earlier written any such letters to them. Moreover, they could not ask for scheduling the interview as claimed by them. Furthermore, mere placing on file Annexure R-5 and R-6 could not be sufficient because it was to be proved by them as to how these letters were sent to the Canadian High Commission. They have not produced any evidence to prove if these letters were put in transmission or otherwise sent to the High Commission or were received by them. It is, therefore, all a fabrication, which has been manipulated by the OPs, in order to deny the genuine claim of the Complainant.'

6. We have heard the counsel for the revision petitioner, WWICS, Chandigarh. We have also carefully perused the records submitted before this Commission. Learned counsel for the revision petitioner drew our attention to the decision of this Commission in RP No.3334-3335 of 2010 between the present petitioner and two other individuals. It was pointed out that the National Commission had not upheld the view of the fora belows to recover the amount paid to WWICS Canada from WWICS, Chandigarh.

7. A perusal of the above decision would show that the decision was based on the fact that the said amount was not received by the revision petitioner but by a third party. The facts of the case before us are different. In the present case the demand draft of $ 700 US and the other fee of Rs.30,000/- were both paid to the OP/present revision petitioner. The State Commission has also given a clear finding that there was no separate agreement between the WWICS Canada and the Complainant. The agreement was executed in Chandigarh and the payments were made to the OP/revision petitioner. No payment was made by the Complainant to WWICS Canada. In view of this clear finding, the present case stands distinguish from the decision cited by the revision petitioner.

8. We also find ourselves in complete agreement with the finding of the fora below on the role of the revision petitioner. The rejection of the visa application was on the sole ground of non-appearance for interview before the Canadian visa authority on 7.2.2006. This has been communicated by the High Commission of Canada in its letter of 13.2.2006 to the Complainant, Ajay Pal Singh. A copy of this letter (Annexure P-5) produced before us, shows that even this letter was sent to the Complainant on the Chandigarh address of the OP WWICS Ltd. This shows clearly that the High Commission was corresponding with the applicant on the address of the OP/revision petitioner. Therefore, the responsibility for non-appearance of the Complainant at the interview would also rest on the OP.

9. The revision petition also raises the ground of limitation, which has been raised and answered in the decision of the District Forum. The case of the OP was that the amount having been paid in 2000, its refund had to be sought within 2002, while the complaint before the District Forum was filed in 2007. The District Forum has referred to the admission of the OP that the rejection of the case was informed to them in a letter of High Commission received by them in March, 2006. OP’s lette

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r communicating this rejection to the Complainant is itself dated 27.3.2006. Therefore, the question of limitation does not arise. 10. We find that all issues involved in this case have been examined by the fora below and clear findings given by them. The issues raised in the revision petition were already considered by them at length. In our view, the revision petition is totally devoid of any merit. It is apparently filed without any justification and has resulted in purposeless waste of the time of this Commission. The revision petition is therefore dismissed with cost of Rs.25,000/- which shall be paid into the Consumer Legal Aid Account of this Commission, within three months. Delay, if any, will carry interest at 10% per annum.
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