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K.K.Kunjumon vs The Union Of India Represented By on 19 September, 2008

Kerala High Court
K.K.Kunjumon vs The Union Of India Represented By on 19 September, 2008
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C).No. 22080 of 2008(C)


1. K.K.KUNJUMON
                      ...  Petitioner

                        Vs



1. THE UNION OF INDIA REPRESENTED BY
                       ...       Respondent

2. THE SECRETARY,

3. THE SECRETARY,

4. THE REGISTRAR OF CO-OPERATIVE SOCIETIES

5. THE NAYARAMBALAM SERVICE

                For Petitioner  :SRI.SABU THOZHUPPADAN

                For Respondent  :SRI.GOVIND K.BHARATHAN (SR.)

The Hon'ble MR. Justice THOTTATHIL B.RADHAKRISHNAN

 Dated :19/09/2008

 O R D E R
         Thottathil B. Radhakrishnan, J.
        ==================================
              W.P.(C)No.22080 of 2008
        ==================================
     Dated this the 19th day of September, 2008.


                     JUDGMENT

Petitioner is a member of the fifth respondent

Co-operative Bank. His complaint is that the fifth

respondent had not appointed any Grievance

Redressal Officer in terms of Ext.P2 Agricultural

Debt Waiver and Debt Relief Scheme, 2008 and that

the loan availed by him has not been considered for

waiver as per the scheme. Having regard to the

issue raised, the learned senior Government

Pleader, then appearing, was requested to obtain

specific instructions in the matter, in so far as

directions are sought against the Government

officials. The fourth respondent Joint Registrar

has placed a counter affidavit on record

categorically stating that the said respondent had

issued directions on 9-7-2008 to the fifth

respondent to appoint Grievance Redressal Officer

WPC22080/08

-:2:-

in the bank in accordance to the circular direction

of the NABARD and a copy of the NABARD circular was

also forwarded to the fifth respondent. It is also

further stated in the counter affidavit that the

Board of Directors of the fifth respondent had

approved the list of 205 members for debt waiver

and 29 members for debt relief scheme as per

decision dated 4-7-2008 and that on that day, the

Board had also resolved to forward all the types of

complaints to the Board of Directors for redressal.

It is further stated that on 8-7-2008 the

petitioner submitted Ext.P4 petition before the

fourth respondent to appoint a Grievance Redressal

Officer and it was promptly attended to by issuing

the direction dated 9-7-2008 referred to above. It

is further stated by the fourth respondent that the

Board of Directors of the fifth respondent

considered the complaint of the petitioner and 67

others on 24-7-2008 and did not allow the claim of

the petitioner to include his loan in full waiver

WPC22080/08

-:3:-

scheme. There is no reply affidavit or any other

material contradicting the stand taken by the fifth

respondent. I do not find any ground to issue any

direction, as sought for, by the petitioner.

In the result, this writ petition fails. It is

accordingly dismissed.

Thottathil B.Radhakrishnan,
Judge.

sl.

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