EMAAR MGF LAND LTD. Vs. RAM NIWAS BANSAL
LAWS(NCD)-2020-11-24
NCDRC
Decided on November 09,2020

Emaar Mgf Land Ltd. Appellant
VERSUS
RAM NIWAS BANSAL Respondents




JUDGEMENT

V.K.Jain, J. - (1.) The respondent/complainant was allotted a residential plot in a project namely Augusta Park which the petitioner had to develop in Sector 109 of SAS Nagar, Mohali on 11.05.2007. An agreement was executed between the parties on 04.07.2007 incorporating their respective rights and obligations in respect of the said transaction. A revised allotment letter was thereafter issued to the complainant on 18.08.2007.
(2.) Vide letter dated 05.01.2012, the petitioner informed the complainant inter alia as under:- The development activities in all three sectors of Mohali Hills i.e. Sectors 105, 108 and 109 are full swing and we are pleased to inform you that significant progress has been made with respect to development of basic infrastructure like water pipelines, sewer pipelines and development of roads, parks in these sectors. The development work of road and other basic infrastructure has been completed in portions of Augusta Greens Sector 109, Mohali Hills, where your Plot is situated. Further, you may note temporary electricity and water connection has already been sanctioned for the Project. In view of the above development and our constant endeavour to enhance our customer's satisfaction, we are prepared to hand over possession of the Plot to you, subject to your making payments mentioned hereunder:
(3.) The complainant sent a response to the above-referred letter dated 05.01.2012 stating inter alia that he was being given incomplete possession as basic infrastructure like STP, electricity, service station and rain water harvesting had not been done.;


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