LALITHA REAL ESTATES Vs. SYNDICATE FINANCE AND CHIT FIRM
LAWS(APCDRC)-2008-12-3
ANDHRA PRADESH STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on December 19,2008

Lalitha Real Estates Appellant
VERSUS
Syndicate Finance And Chit Firm Respondents

JUDGEMENT

D.APPA RAO,J. - (1.) THIS is an appeal preferred by the opposite party against the order of the District Forum -I, East Godavari at Kakinada in C.D. No. 110/2004 in allowing the complaint and directing it to refund the amount paid by the complainant towards the scheme.
(2.) THE case of the complainant in brief is that he joined as a member of the appellant in the venture -Sree Lalitha Nagar - started by him wherein he had to pay Rs. 1,000 each for 60 months on which an extent of 200 sq. yds. will be allotted. Accordingly he paid the amount regularly. However, he did not pay the 37th instalment due in July, 2001 on the ground that the agent did not come and collect the instalment. Thereupon he issued a legal notice dated 21.7.2003 requesting that he would withdraw the membership and requested the appellant to refund the instalments paid by him with interest at 24% p.a. for which he received a reply with untenable allegations. Therefore, he prayed for refund of the amount paid by him with interest, compensation and costs.
(3.) THE appellant did not choose to contest despite notice served on it. The complainant filed his affidavit in proof of his case besides Exs. A1 to A3 i.e. pass book, notice and reply.;


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