AIR FORCE NAVAL HOUSING BOARD Vs. AIR CMDE B K GANDHI
LAWS(NCD)-2020-1-113
NCDRC
Decided on January 07,2020

AIR FORCE NAVAL HOUSING BOARD Appellant
VERSUS
AIR CMDE B K GANDHI Respondents




JUDGEMENT

Deepa Sharma, J. - (1.) The present Appeal, under Section 19 of the Consumer Protection Act, 1986 (for short "the Act") has been filed against the order dated 18.09.2019 of the Delhi State Consumer Disputes Redressal Commission (for short "the State Commission") in Complaint No.1337 of 2018.
(2.) Brief facts of the case are that the Appellant had invited applications from the retired/serving officers for allotment of the flats in their scheme Kharar (Greater Mohali). The Respondent applied for category 'A-I' Flat measuring 1900 sq. ft. and costing Rs.30.78 Lakhs. The allotment was confirmed by the Appellant vide its letter dated 18.01.2007. As per the allotment letter, the Appellant had promised to hand over the possession of the flat to the Respondent/Complainant in the year 2009. Since the Appellant failed to hand over the possession till the year 2014, the Respondent filed the Complaint before the State Commission asking for the remedy as mentioned by him in the prayer clauses.
(3.) In the Written Statement, the Appellant took the plea that delay had occurred due to the fault on the part of the contractor to whom the construction of the flats was handed over.;


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