SECRETARY-CUM-COMMISSIONER, DEPARTMENT OF INDUSTRIES, HARYANA Vs. RAMESH CHAND
LAWS(UTRCDRC)-2006-8-2
UNION TERRITORY STATE CONSUMER DISPUTE REDRESSAL COMMISSION
Decided on August 29,2006

Secretary -Cum -Commissioner, Department Of Industries, Haryana Appellant
VERSUS
RAMESH CHAND Respondents




JUDGEMENT

- (1.)THIS appeal has been directed by the opposite parties against order dated 11.1.2001 passed by Consumer Disputes Redressal Forum, Narnaul (hereinafter to be referred as District Consumer Forum), vide which the complaint of respondent Ramesh Chand (complainant) was accepted and it was ordered that he was entitled to get plot No. 25B at the Industrial Estate, Narnaul @ Rs. 90.75 per square yard and further possession be delivered to him within a period of two months from the date of deliver of this order.
(2.)BRIEFLY stated the facts are that the Director of industries, Haryana had invited applications for allotment of industrial plots in the Industrial area at Narnaul through advertisement. The respondent (complainant) had made an application for allotment of industrial plot on 26.3.1981 and deposited an earnest money of Rs. 838 in favour of Governor of Haryana in saving bank account No. 70209. He received letter of allotment dated 1.1.1982 regarding allotment of plot No. 25 in Industrial Estate, Narnaul and was directed to fulfil the formalities thereof. He was required to deposit Rs. 566.90 as 10% of the tentative cost of the plot as mentioned in the letter dated 1.1.1982. He deposited the said amount and got the allotment letter dated 18.12.1985. He took possession of the plot on 5.10.1987. But when he started construction, the same was stopped by the officials of Industries Department. Narnaul on 29.11.1987. He informed the department about the obstruction caused by the officials of industries Department telegraphically and by registered post.
(3.)IT was next averred that the respondent received letter dated 29.11.1987 from the Director of Industries, Haryana which was replied by him vide letter dated 29.4.1988. However, he was directed to appear before the Director of Industries, Haryana at Chandigarh but he could not appear on the date fixed as such his industrial plot was cancelled by the Director, Industries vide letter No. 10905 dated 21.10.1988 without giving any opportunity of hearing
Upon receipt of the letter, he filed an appeal before the Secretary and Commissioner. Department of Industries, Haryana but the same had not been decided. However, in response to the appeal, the General Manager. District Industries Centre. Narnaul vide letter dated 1.7.89 intimated him to file an affidavit with regard to his willingness about the construction of factory building, whereupon he had filed an affidavit to that effect on 5.7.1989. Thereafter, he received letter dated 10.10.1990 vide which he was directed to appear before the General Manager, District Industries Centre, Narnaul in connection with single window service meeting on 12.10.1990 but the meeting was cancelled 2 -3 times for one reason or another. He wrote letter dated 7.8.1991 to the Director, Single Window Service, Gurgaon to expedite the matter and ultimately he was intimated by the Director of Industries, Haryana vide letter dated 11.12.1991 that plot No. 25 could be allotted to him again at the rate of Rs. 90.75 per square yard in the industrial estate, Narnaul but he requested for re -allotment of plot No. 25 on the old rate.



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