SEWA RAM Vs. ESTATE OFFICER, HUDA
LAWS(NCD)-2021-1-28
NCDRC
Decided on January 12,2021

SEWA RAM Appellant
VERSUS
ESTATE OFFICER, HUDA Respondents

JUDGEMENT

DINESH SINGH,J. - (1.) This Petition has been filed under Section 21(b) of The Consumer Protection Act, 1986 (the 'Act 1986'), in challenge to the Order dated 17.05.2012 of The State Consumer Disputes Redressal Commission, Haryana (the 'State Commission') in F.A. No. 64 of 2009, arising out of the Order dated 12.11.2008 in C.C. No. 833 of 2004 of The District Consumer Disputes Redressal Forum, Faridabad (the 'District Forum'). The Petitioner, Mr. Sewa Ram, was the Complainant before the District Forum (the 'Complainant'). The Respondent, Haryana Urban Development Authority (HUDA), was the Opposite Party before the District Forum (the 'HUDA').
(2.) Heard arguments from learned Counsel for the two sides through video conferencing on 14.12.2020. Perused the material on record, including inter alia the Order dated 12.11.2008 of the District Forum, the impugned Order dated 17.05.2012 of the State Commission and the Petition.
(3.) The dispute relates to resumption of a plot by HUDA on the Complainant failing to deposit the instalments and enhanced price as per the terms and conditions of the allotment.;


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