KONDURU SAKUNTALAMMA Vs. J.L.NARAYANA
LAWS(APCDRC)-2003-2-6
ANDHRA PRADESH STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on February 20,2003

Konduru Sakuntalamma Appellant
VERSUS
J.L.Narayana Respondents

JUDGEMENT

C.P.SURESH, J. - (1.) The unsuccessful complainant in O.P. No. 615/1997 on the file of the District Forum, Nellore, is the appellant before this Commission.
(2.) The facts in brief are the opposite party has floated a scheme for providing house sites to its members, and the complainant became a member in the said scheme by paying a sum of Rs. 11,200/ - by 4.1.1997 in monthly instalments of Rs. 160/ - each. The opposite party promised to allot a site near Manubolu village, but has shown a plot at 21st Kilometre on the Nellore -Gudur Road, which was not having any approval from authorities. The opposite party has deceived the complainant. The complainant thereupon approached the District Forum for refund of the said amount with interest and damages.
(3.) The opposite party filed his written version alleging that he has advertised of allotment of house sites in Sy. Nos. 2225, 2226, 2221 and 2223 of Sarvepalli Bit -II village, and land in Sy. No. 427 of Bandepalli village,and Sy. Nos. 74/1A to 74/1H and 74/2D of Kagithalpudi village. The scheme for the allotment of house plot was approved by the authorities and a draw was held on 10.1.1997 before the elders. The complainant got plot No. 21 in Sy. Nos. 2221, 2223, 2225 and 2226 of Sarvepalli Bit -II village through Dip draw dated 10.1.1997, and the opposite party is ready to execute the sale deed provided the complainant bears the expenses for registration and stamp papers, the complainant is aware of the scheme, yet she approached the District Forum with a false case. There is no deficiency of service.;


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