ASHOK KUMAR Vs. DIRECTOR/MANAGING DIRECTOR, MAHALUXMI BUILDTECH CONSORTIUM PVT LTD
LAWS(NCD)-2020-8-61
NCDRC
Decided on August 26,2020

ASHOK KUMAR Appellant
VERSUS
Director/Managing Director, Mahaluxmi Buildtech Consortium Pvt Ltd Respondents

JUDGEMENT

Anup K. Thakur,J. - (1.) This Consumer Complaint under Section 21 of the Consumer Protection Act, 1986 was filed on 25.05.2017 .
(2.) The complainants purchased from Mahaluxmi Buildtech Consortium Pvt. Ltd. (OP hereafter) a flat against a consideration of Rs.60,80,100/- . Their case, in brief, is that they, attracted by an advertisement, approached the OP and were handed over an official booklet of the project. Relying upon the promises in this booklet, they visited the site office of the OP at Sector 14, Kaushambi, Ghaziabad and booked Flat No.809 in Mahaluxmi Homz. Possession of the said flat was taken on 04.04.2015 and the sale deed was signed and executed on 03.08.2015 . As such, in this manner, the entire transaction between the parties was completed.
(3.) The complaint is about non-provisioning of some items promised by the OP in their booklet which, per the complaint, has not been provided and which therefore constitutes a deficiency in service and unfair trade practice.;


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