C.S.VISION ENTERPRISES Vs. ISHWAR SINGH
LAWS(NCD)-2020-2-53
NCDRC
Decided on February 27,2020

C S VISION ENTERPRISES Appellant
VERSUS
ISHWAR SINGH Respondents




JUDGEMENT

Prem Narain, Presiding Member - (1.) The present revision petition has been filed by C S Vision Enterprises against the judgment dated 26.05.2015 of the Haryana State Consumer Disputes Redressal Commission, Panchkula ('the State Commission') in First Appeal no.302 of 2015.
(2.) The brief facts of the case are that Ishwar Singh - complainant (respondent no.1 herein) filed a complaint stating that he owned agriculture land measuring 24 Kanals comprising Khasra nos.49/16/2, 17, 18, 19/1 situated in village Balawas, Tehsil and District Hissar. The land was very fertile. With the intervention of District Horticulture Officer, Hissar, the work for installation of poly house over an area of 1600 square metres was allotted to C S Vision Enterprises - OP nos. 2 (appellant). A tri party agreement was also entered into. The complainant paid a sum of Rs.7,70,500/- to the appellant - OP no.2. The OPs did not complete the installation of poly house and left in between, thus causing loss to the complainant in the shape of not being able to cultivate the land, besides loss of interest on the amount paid to the OPs by raising loan. He filed complaint under section 12 of the Consumer Protection Act, 1986.
(3.) The opposite parties did not contest the complaint and were proceeded ex parte.;


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