DAVINDER NATH SETHI Vs. M/S. PUREARTH INFRASTRUCTURE LIMITED
LAWS(NCD)-2020-8-11
NCDRC
Decided on August 26,2020

Davinder Nath Sethi Appellant
VERSUS
M/S. Purearth Infrastructure Limited Respondents




JUDGEMENT

PREM NARAIN, PRESIDING MEMBER, J. - (1.) The present revision petition no. 125 of 2017 has been filed by the petitioner Davindra Nath Sethi against the order dated 03.11.2016 of the Delhi State Consumer Disputes Redressal Commission, Delhi ('the State Commission') in First Appeal no. 845 of 2014.
(2.) The brief facts of the case are that the petitioners/complainants had booked a 400 Sq. Ft. flatted Factory space on the first floor with the respondent/ OP and on 14.01.1996 the unit was allotted to the complainants @4,500/- per Sq. Ft. at a total cost of Rs.22,03,750/-. As per the payment schedule the complainants were to make quarterly payments of 5% of the price of unit in instalments which ultimately had to be concluded at the time of possession which was agreed to be given after expiry of 48 months i.e., by the year 2000.
(3.) Complainants have alleged that OP vide letter dated 03.02.1997 had informed the complainants that they could extend to them the benefit of up gradation from first floor to upper ground floor at the same rates, as were applicable at the time of receipt of application.;


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