M/S. UTOPIA PROJECTS PVT LTD. Vs. CHRISTOPHER AGNELO PINTO
LAWS(NCD)-2020-8-41
NCDRC
Decided on August 26,2020

M/S. Utopia Projects Pvt Ltd. Appellant
VERSUS
Christopher Agnelo Pinto Respondents


Referred Judgements :-

JASWANT SINGH VS. HDFC BANK LTD [REFERRED TO]


JUDGEMENT

- (1.) The appellant M/s Utopia Projects Private Limited has challenged the order dated 08.05.2015 passed by the State Consumer Disputes Redressal Commission Goa (in short the State Commission) in CC No. 16 of 2014 by way of the present appeal.
(2.) The brief facts of the case are that the complainants had entered into an agreement for sale dated 31.01.2012 with OP for the purchase of a "Row House" bearing no T4 in the "Amar Prem" project for a total consideration of Rs.42,70,000/-. The said agreement was duly registered on 15.2.2012.
(3.) As per clause 15(a) of the said agreement, it was agreed to handover the possession of the said Row House on or before September 2013 which shall have grace period of 4 months. Till September 2012, complainant has paid Rs.12,60,000/- towards the purchase of said flat.;


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