CHIEF ADMINISTRATOR PUNJAB URBAN DEVELOPERS AUTHORITY Vs. MANJU CHAUHAN
LAWS(NCD)-2020-2-30
NCDRC
Decided on February 12,2020

CHIEF ADMINISTRATOR PUNJAB URBAN DEVELOPERS AUTHORITY Appellant
VERSUS
MANJU CHAUHAN Respondents




JUDGEMENT

Prem Narain, J. - (1.) This appeal has been filed by the appellants Chief Administrator Punjab Urban Developers Authority and anr. against the order dated 15.10.2018 of the State Consumer Disputes Redressal Commission, Punjab, (in short 'the State Commission') passed in CC No.533 of 2018.
(2.) Brief facts relevant for deciding the present appeal are that the respondent had booked a plot with the appellants/opposite parties and there was delay in possession as the development works were not complete. The respondent/complainant filed a complaint bearing CC No.533 of 2018 before the State Commission. The complaint was resisted by the opposite parties. However, the State Commission decided the complaint vide its order dated 15.10.2018 as under:- "17. As a result of our above discussion, the complaint is allowed and following directions are issued to the opposite parties: i) to deliver physical possession of the plot, in question, complete in all respects, along with agreed facilities and Completion /Occupation Certificate issued by the competent authority; ii) to pay interest at the rate of 12% per annum on the entire amount deposited by the complainant i.e. Rs.53,89,860/- with effect from 01.04.2018 till delivery of physical possession of the plot, in question, complete in all respects, along with agreed facilities and Completion/Occupation Certificate issued by the competent authority; and iii) to pay Rs.55,000/-, as compensation on account of the mental agony and harassment suffered by the complainant, including litigation expenses."
(3.) Hence the present appeal.;


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