HARSIMRAN SINGH SAINI Vs. CHANDIGARH HOUSING BOARD
LAWS(NCD)-2021-3-17
NCDRC
Decided on March 10,2021

Harsimran Singh Saini Appellant
VERSUS
CHANDIGARH HOUSING BOARD Respondents

JUDGEMENT

DINESH SINGH, J. - (1.) Learned counsel for the respondent housing board is present. Mr. Akhilesh, learned proxy counsel for the petitioner complainant requests for an adjournment. On the previous occasion i.e. on 01.07.2020 no one was present for the petitioner complainant; however, rather than dismissing the petition in default for non-prosecution, the Registrar was directed to list the case again with timely intimation to the parties and to their learned counsel. It has been so listed today, for final hearing. The complaint was filed before the District Forum in 2010. The instant petition before this Commission was filed in 2013. We are now in 2021. The request for adjournment is politely declined.
(2.) The matter is hereinafter being disposed of on the basis of the record.
(3.) The dispute relates to non-allotment of a plot to the complainant and in its stead refund of the earnest money by the housing board after the lapse of the validity period of the waiting list.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.