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School Management, St. Xavier Public School Korba v/s Raghuvanshi Chandra


Company & Directors' Information:- S. M. MANAGEMENT PRIVATE LIMITED [Active] CIN = U74140AS2005PTC007642

Company & Directors' Information:- C & K MANAGEMENT LIMITED [Active] CIN = U91990TG2000PLC033293

Company & Directors' Information:- S M MANAGEMENT PVT LTD [Not available for efiling] CIN = U74140WB1992PTC002848

Company & Directors' Information:- S M MANAGEMENT PVT LTD [Not available for efiling] CIN = U74140WB1992PTC057260

Company & Directors' Information:- RAGHUVANSHI PVT LTD [Active] CIN = U51909WB1949PTC018184

Company & Directors' Information:- W P MANAGEMENT INDIA PRIVATE LIMITED [Active] CIN = U40100TG2016PTC112006

Company & Directors' Information:- S R MANAGEMENT PRIVATE LIMITED [Active] CIN = U74140MH2000PTC129839

Company & Directors' Information:- A SCHOOL INDIA PRIVATE LIMITED [Active] CIN = U80211TN2011PTC079455

Company & Directors' Information:- R K CHANDRA PVT LTD [Strike Off] CIN = U36911WB1989PTC046753

Company & Directors' Information:- Y H MANAGEMENT INDIA PRIVATE LIMITED [Strike Off] CIN = U93030MH2012PTC238901

Company & Directors' Information:- V M G MANAGEMENT PRIVATE LIMITED [Strike Off] CIN = U74140WB2011PTC160061

Company & Directors' Information:- M B MANAGEMENT PVT LTD [Strike Off] CIN = U99999MH1981PTC025914

Company & Directors' Information:- H CHANDRA PRIVATE LIMITED [Strike Off] CIN = U65990MH1952PTC008894

Company & Directors' Information:- W P MANAGEMENT INDIA PRIVATE LIMITED [Active] CIN = U45201TG2016PTC112006

Company & Directors' Information:- I & J MANAGEMENT PRIVATE LIMITED [Active] CIN = U93000DL2016PTC292375

Company & Directors' Information:- H AND S MANAGEMENT PRIVATE LIMITED [Active] CIN = U74140KL2005PTC018253

Company & Directors' Information:- H C CHANDRA & CO. PVT LTD [Strike Off] CIN = U20231WB1957PTC023337

Company & Directors' Information:- CHANDRA AND COMPANY PRIVATE LIMITED [Dissolved] CIN = U74999KL1952PTC000280

Company & Directors' Information:- L AND T (MANAGEMENT) LIMITED [Dissolved] CIN = U99999MH1946PTC004765

Company & Directors' Information:- R. CHANDRA LIMITED [Not available for efiling] CIN = U99999MH1953PLC009175

    Revision Petition No. 1956 of 2015

    Decided On, 04 February 2020

    At, National Consumer Disputes Redressal Commission NCDRC

    By, THE HONOURABLE MR. JUSTICE V.K. JAIN
    By, PRESIDING MEMBER

    For the Petitioner: Vijayalaxmi Jha, Jyoti Kumari, Advocates. For the Respondent: Bijoy Kumar Pradhan, Madhusamita Bora, Advocates.



Judgment Text


Oral:

The son of the complainant took admission in St. Xavier Public School Korba after depositing a fee of Rs. 57,610/- with the said school on 11.07.2013. The case of the petitioner is that after taking admission the son of the complainant voluntarily left school since he wanted to go back to his previous school. The case of the complainant on the other hand is that though he had deposited the fee, admission was refused to him on account of his having failed to deposit the original migration certificate and character certificate. The complainant then approached the concerned District Foruim by way of a consumer complaint seeking refund of the fee of Rs 57,610 along with expenses etc.

2. The District Forum having allowed the consumer complaint the petitioner approached the concerned State Commission by way of an appeal. The said appeal also having been dismissed the petitioner is before this Commission by way of this revision petition.

3. It is not in dispute that the school where the fee was deposited by the complainant for his child was rendering education to the students taking admission therein. The question as to whether a consumer complaint at the behest of a student is maintainable against an education institution or not came up for consideration by a Three Member Bench of this Commission in CC 261 of 2012, Manu Solanki Vs. Vinayak Mission University and connected matters and vide its order dated 20.01.2020 the larger bench inter alia held as under:-

51. In view of the foregoing discussion, we are of the considered opinion that the Institutions rendering Education including Vocational courses and activities undertaken during the process of pre-admission as well as post-admission and also imparting excursion tours, picnics, extra co-curricular activities, swimming, sport, etc. except Coaching Institutions, will, therefore, not be covered under the provisions of the Consumer Protection Act, 1986.

4. In view of the above-said decision of the larger bench of this Commission a consumer complaint for redressal of the grievances of the complaina

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nt was not an appropriate remedy. Hence the revision petition is allowed, the impugned order is set aside and the consumer complaint is dismissed with liberty to the complainant to avail such other remedy as may be open to him in law.<
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