LENNI S P RODRIGUES Vs. SURENDRA TARI VOLVOIKAR
LAWS(GOACDRC)-2015-1-2
GOA STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on January 02,2015

Lenni S P Rodrigues Appellant
VERSUS
Surendra Tari Volvoikar Respondents

JUDGEMENT

- (1.) THIS is a complainant's appeal and is filed against exparte final order dated 27/11/13. The appeal has been filed by the complainant being dissatisfied with the quantum of compensation awarded to the complainant.
(2.) WE have heard Shri. N.G. Kamat and Shri. S.M. Walawaikar, the lr. advocates on behalf of the parties.
(3.) SOME brief facts may be stated to dispose off this appeal. The complainant and the OP are from the same village St. Estevam. The complainant is a teacher while the OP is an architect -cum -builder. The complaint proceeded exparte against the OP by virtue of order dated 1/2/12. There is no dispute that the complainant had entrusted to the OP the construction of her bungalow in plot No. 15A. The bungalow was to be constructed as per the plan, and for a sum of Rs. 8 lacs, and within 6 months. An advance of Rs. 3 lacs was made to the OP and the last payment of Rs. 1 lac was made on 9/4/09. The complainant paid to the OP a total sum of Rs. 7,76,600/ -.;


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