TODAY HOMES & INFRASTRUCTURE PVT. LTD. Vs. SANJAY AHUJA
LAWS(NCD)-2020-9-20
NCDRC
Decided on September 04,2020

Today Homes And Infrastructure Pvt. Ltd. Appellant
VERSUS
Sanjay Ahuja Respondents


Referred Judgements :-

SHREENATH CORP. VS. CONSUMER EDUCATION & RESEARCH SOCIETY [REFERRED TO]


JUDGEMENT

- (1.) For the purpose of computation of the cases filed before the National Commission, the Office is directed to register the case as First Appeal and number it accordingly.
(2.) These First Appeals, under Section 51 of the Consumer Protection Act, 2019 (hereinafter referred to as "the 2019 Act"), has been filed by M/s Today Homes and Infrastructure Pvt. Ltd. through its Resolution Professional against the Order dated 13th March, 2020, passed by the State Consumer Disputes Redressal Commission, Delhi at New Delhi (hereinafter referred to as "the State Commission") in Complaint Cases No. 286, 287, 288, 289, 291, 292, 293, 294, 295, 296, 297, 298, 299, 300, 301, 302, 303, 304, 305, 306 and 307 of 2017, filed by Sanjay Ahuja and other Complainants. The State Commission by the Impugned Order has allowed the Complaints, filed by Sanjay Ahuja and other Complainants, and directed M/s Today Homes and Infrastructure Pvt. Ltd. (Appellant herein) to refund the entire amount received from the Complainants, including service tax alongwith compensation in the form of simple interest @ 10% p.a. from the date of each payment till the date on which entire amount alongwith compensation is refunded, with a further direction to pay Rs.10,000/- as costs of litigation to each of the Complainants. The payment was directed to be made within three months from receipt of copy of the Order.
(3.) An Application has been filed by M/s Today Homes and Infrastructure Pvt. Ltd. (Appellant herein) for exemption from pre-deposit of the amount, as provided under Second Proviso to Sub Section (1) of Section 51 of the 2019 Act, which has come into force w.e.f. 20th/24th July, 2020.;


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