M/S. BALAJI BUILDERS & DEVELOPERS Vs. SIKANTA MOHANPATRO
LAWS(NCD)-2021-3-24
NCDRC
Decided on March 23,2021

M/S. Balaji Builders And Developers Appellant
VERSUS
Sikanta Mohanpatro Respondents

JUDGEMENT

DINESH SINGH, J. - (1.) These sixteen (16) Revision Petitions have been filed under Section 58(1)(b) of The Consumer Protection Act, 2019 in challenge to the Order dated 09.11.2020 of the State Consumer Disputes Redressal Commission, Karnataka (the 'State Commission') in F.A.s No. 653 to 668 of 2019, arising out of the Order dated 20.07.2018 in C.C.s No. 1246/2016, No. 1274/2016, No. 1262/2016, No. 1598/2016, No. 1267/2016, No. 1271/2016, No. 1260/2016, No. 1596/2016, No. 1261/2016, No. 1263/2016, No. 1259/2016, No. 1595/2016, No. 1247/2016, No. 1597/2016, No. 1265/2016 and No. 1273 of 2016 of the District Consumer Disputes Redressal Commission, Bengaluru (the 'District Commission').
(2.) Heard arguments on admission from Mr. Aditya Kapoor, learned Counsel for the Petitioner. Perused the material on record, including inter alia the Order dated 20.07.2018 of the District Commission, the Order dated 09.11.2020 of the State Commission and the Petition.
(3.) These sixteen (16) Petitions have been filed against a common order (the Order dated 09.11.2020) of the State Commission, similar facts and same questions of law are involved. The sixteen (16) Petitions are being disposed of vide the instant common order.;


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