VIJAYA SAI CONSTRUCTIONS Vs. VIJAYA SAI RESIDENCY FLAT OWNERS ASSOCIATION
LAWS(APCDRC)-2008-12-6
ANDHRA PRADESH STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on December 16,2008

Vijaya Sai Constructions Appellant
VERSUS
Vijaya Sai Residency Flat Owners Association Respondents

JUDGEMENT

D.APPA RAO, J. - (1.) HAVING heard the learned Counsel for the appellants and having perused the record, we are of the opinion that the matter could be disposed of at the stage of admission.
(2.) THE case of the complainant in brief is that it is a registered society under the Registered Public Societies Act, wherein all the flat owners are members. They entered into Development Agreement with the appellants, who offered sale of flats, which fell to their share. The members of the society entered into agreement of sale in 2004 and the appellants promised to construct the building as per the specifications given in the annexure of agreement. The appellants agreed to complete the construction within four months, however, while executing the work, they did not provide lift nor water connection. They pointed the following works were not completed 1. The lift has not been erected even though the same was specified in the agreement of sale and brochure. 2. The car parking lots and two wheeler parking lots have not been allotted in the stilt floor.
(3.) THE roof has not been provided on the terrace for the staircase due to which the rain water seeps floods the corridors in the building. The pipe lines laid have not been finished.;


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