M/S. ORRIS INFRASTRUCTURE (P) LTD Vs. NAVEEN GARG
LAWS(NCD)-2021-3-28
NCDRC
Decided on March 25,2021

M/S. Orris Infrastructure (P) Ltd Appellant
VERSUS
Naveen Garg Respondents

JUDGEMENT

DINESH SINGH,J. - (1.) This Appeal has been filed under Section 19 of The Consumer Protection Act, 1986 (the 'Act 1986') challenging the Order dated 27.07.2018 in C. C. No. 385 of 2016 passed by the State Consumer Disputes Redressal Commission, Haryana (the 'State Commission').
(2.) Heard arguments from Mr. Sunil Mund, learned Counsel for the Appellant (the 'Builder Co.') and Mr. Karan Nehra, learned Counsel for the Respondents (the 'Complainants'). Perused the material on record, including inter alia the impugned Order dated 27.07.2018 of the State Commission and the Memorandum of Appeal.
(3.) This relates to a builder-buyer dispute.;


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