FREIGHT SYSTEM (INDIA) PRIVATE LIMITED Vs. OMKAR REALTORS & DEVELOPERS PRIVATE LIMITED
LAWS(NCD)-2021-1-30
NCDRC
Decided on January 25,2021

Freight System (India) Private Limited Appellant
VERSUS
Omkar Realtors And Developers Private Limited Respondents

JUDGEMENT

DINESH SINGH,J. - (1.) Taken up through video conferencing. This Complaint has been filed by M/s Freight System (India) Private Limited (the 'Complainant Co.') under Section 58(1)(a) read with Section 59 of The Consumer Protection Act, 2019 (the 'Act 2019').
(2.) Mr. Vivek Kohli, learned senior Counsel for the Complainant Co. was heard on admission on 20.01.2021. The record was perused. The Complaint contains allegations against the Opposite Party No. 1, Omkar Realtors and Developers Private Limited, the builder / developer (the 'Builder Co.') and the Opposite Party No. 2, The Summit Business Park Cooperative Society Limited, the maintenance agency (the 'Maintenance Society').
(3.) The subject matter of the Complaint is 11 units, together admeasuring 17,203 sq. ft., comprising the entire Mezzanine Floor of Summit Business Bay Andheri, purchased by the Complainant Co. from the Builder Co. for a total consideration of Rs. 17,95,30,000/-.;


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