SATINDER BIR SINGH Vs. GBM BUILDERS & DEVELOPERS PVT. LTD.
LAWS(NCD)-2020-3-31
NCDRC
Decided on March 13,2020

SATINDER BIR SINGH Appellant
VERSUS
GBM BUILDERS And DEVELOPERS PVT LTD Respondents


Referred Judgements :-

JASWANT SINGH VS. HDFC BANK LTD [REFERRED TO]


JUDGEMENT

Prem Narain, J. - (1.) The appeal no. 1196 of 2014 and the cross appeal no. 1284 of 2014 have been filed by the complainant as well as by the Opposite party against the common order dated 13.10.2014 of the State Consumer Disputes Redressal Commission, U T Chandigarh ( the State Commission ) in Complaint no. 83 of 2014.
(2.) Similarly FA no.1197 and the cross appeal no.1285 of 2014 have been filed by the complainant as well as by the opposite party respectively against the order dated 13.10.2014 of the State Consumer Disputes Redressal Commission, U T Chandigarh ( the State Commission ) in Complaint no. 84 of 2014. As the State Commission has passed similar orders in both the complaint case nos. 83 and 84 of 2014, hence, these appeals are being considered together. The parties will be addressed according to their status in the orders of the State Commission. The brief facts of these cases are being given separately as follows: FA no.1196 of 2014 and FA no.1284 of 2014
(3.) The brief facts of the case are that the complainant booked a flat bearing No. 397 on the 3rd Floor with the opposite party on 29.05.2011 for a total sale consideration of Rs.22,50,000/- and for the said flat, allotment letter dated 04.11.2011 was issued to the complainant. An agreement was executed between the parties in respect of the said flat on 04.11.2011. Complainant has paid in total a sum of Rs.21,06,256/- towards the cost of the said flat and the remaining amount was to be paid at the time of handing over the possession of the flat by the opposite party. According to the complainant, the opposite party failed to deliver the possession of the flat in May 2012. The opposite party vide letter dated 06.12.2012 intimated the complainant that possession of the flat shall be delivered on or before 15.01.2013 but failed to do so.;


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