HP HC: Adultery Not a Ground to Automatically Disqualify Divorced Wife from Receiving Maintenance  ||  Ker. HC: HRC Being Quasi Judicial Body is Duty Bound to Comply With Principles of Natural Justice  ||  Del. HC: Independent Assessment of Award in Appeal u/s 37 of A&C Act Cannot be Undertaken by Courts  ||  SC: Can’t Entertain Time Barred Contempt Petitions Accepting Bogey of Continuing Wrong  ||  SC: NGT’s Order Allowing Construction of Tiracol Bridge in Goa's Querim Beach, Set Aside  ||  Supreme Court: NIC Officials Directed to Meet NCDRC President to Resolve E-Filing Issues  ||  SC: Customs Duty to be Paid by Owner Even When Confiscated Goods are Redeemed by Paying Fine  ||  Finance Minister Nirmala Sitharaman Announces Union Budget 2024  ||  Finance Minister Nirmala Sitharaman Announces Union Budget 2024  ||  Del. HC: CCS Rules Denying Maternity Leave to Women with More than 2 Children, Needs Re- Examination    

Kar. Consumer Forum Orders BYJU's to Refund Fees to Student Over Failure to Provide Proper App - (11 Jul 2022)

CONSUMER

Karnataka District consumer forum has directed BYJU to refund fees of a student who alleged that the Ed-tech company did not provide him with a proper learning app and offered a tab which was cheaper in value than the one initially promised.

Tags : KARNATAKA DISTRICT CONSUMER FORUM   BYJU   REFUND  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved