K. M SAROJAMMA Vs. GAYATRI NAVADA
LAWS(NCD)-2020-12-20
NCDRC
Decided on December 07,2020

K. M Sarojamma Appellant
VERSUS
Gayatri Navada Respondents

JUDGEMENT

Dinesh Singh,J. - (1.) Taken up through video conferencing. 1. Heard learned counsel for the appellants. Perused the material on record.
(2.) The instant appeal, 'Appeal Execution' No. 68 of 2020, has been filed before this Commission under Section 51 of the new Act i.e. the Act 2019, impugning the Orders dated 31.07.2019 and dated 26.08.2020 passed under Section 25 of the old Act i.e. the Act 1986 in execution of the Order dated 18.08.2016 which was passed under the Act 1986 and which has attained finality within the meaning of Section 24 of the Act 1986.
(3.) The right to the Complainant / Decree Holder accrued under the old Act i.e. the Act 1986, under which the Order dated 18.08.2016 was passed. The execution was filed under Section 25 of the Act 1986. The proceedings before the executing forum i.e. the State Commission initiated under Section 25 of the Act 1986. The substantive provisions of the old Act i.e. the Act 1986 are applicable. Appeal under Section 51 of the new Act i.e. the Act 2019 is not maintainable.;


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