School to Pay Compensation to Student For Non-Issuance of Transfer Certificate on Time

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The National Consumer Disputes Redressal Commission directed the Doon Valley International Public School, Himachal Pradesh, to pay compensation worth Rs. 50,000/- to a student for failing to issue a transfer certificate on time, which led to loss of an academic year to her.

“School authorities cannot act in an arbitrary or casual manner in issuing a normal and factually correct school leaving Transfer Certificate. Such Certificate concerns the career of a student, and should be issued on request with the due responsibility, and at the earliest,” the bench of Dr. S. M. Kantikar and Dinesh Singh said.

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 Ravleen was a student of class IX and had approached the school in 2005 for a transfer certificate which was not granted to her on time, leading to loss of an academic year.

 The NCDRC concurred with the findings of the State Commission that the school was not only “deficient” in its service by not issuing the Transfer Certificate on time, but it’s actions of withholding the certificate also constituted “unfair trade practice”.

“Why even after filing of the complaint, School Leaving Certificate was not issued, only answer given by the learned Counsel for the respondents was, that unless the School Leaving Certificate is not asked for in writing, his clients are not liable to issue the same. This plea is being noted to be rejected”.

The NCDRC also noted in this behalf that,

“Even when the consumer complaint was filed, the petitioner school could have acted with the due requisite responsibility and most immediately issued the Transfer Certificate requested for”.

Noting that the school had “unnecessarily and unwarrantedly acted in an intransigent manner”, the Commission upheld the decision of the State Commission granting compensation worth Rs 50,000/- to the Respondent along with litigation costs.

Source: Livelaw.com