POLICE OFFICERS MULTI STATE CO-OPERATIVE HOUSING SOCIETY LIMITED Vs. INDIABULLS ESTATE LIMITED
LAWS(NCD)-2021-2-35
NCDRC
Decided on February 26,2021

Police Officers Multi State Co-Operative Housing Society Limited Appellant
VERSUS
Indiabulls Estate Limited Respondents

JUDGEMENT

DINESH SINGH,J. - (1.) This application has been filed against the Order dated 18.02.2021 passed by this Commission.
(2.) Vide this Commission's Order dated 08.12.2020, the Consumer Complaint No. 555 of 2015 was dismissed as withdrawn, with liberty to the complainant to revive it within thirty days by filing appropriate application. The said Order of 08.12.2020 reads as below: Dated: 8th December, 2020 ORDER Taken up in physical hearing. 1. Learned counsel for the opposite parties submits, on instructions, that the matter has been settled with the complainant. Learned counsel for the complainant submits, on instructions, that the matter has been settled with the opposite parties. The submissions are recorded. No comments of this Commission on the contents and ingredients of the settlement said to have been arrived at. 2. Learned counsel for the complainant submits, on instructions, that the amount deposited with this Commission in compliance of this Commission's Orders dated 16.05.2019 and dated 26.06.2019 along with interest if any accrued thereon be released to the complainant. Learned counsel for the opposite parties submits, on instructions, that the amount deposited with this Commission in compliance of this Commission's Orders dated 16.05.2019 and dated 26.06.2019 along with interest if any accrued thereon be released to the complainant. The submissions are recorded. The Registry is directed to release the amount deposited in compliance of this Commission's Orders dated 16.05.2019 and dated 26.06.2019 along with interest if any accrued thereon to the complainant, after the due verification and as per the due procedures. 3. Learned counsel for the opposite parties submits, on instructions, that the matter has been settled with the complainant and the opposite parties will not renegade. Learned counsel for the complainant submits, on instructions, that the complainant wishes to withdraw its complaint with liberty to revive it within thirty days by filing appropriate application. Learned counsel for the opposite parties submits, on instructions, that they will have no objection to the complaint being revived by the complainant. The submissions are recorded. The complaint is dismissed as withdraw, with liberty to the complainant to revive it within thirty days from today by filing appropriate application. 4. Let a copy each of this Order be sent by the Registry to all the parties within three days from today.
(3.) The complainant filed an application on 06.01.2021 (i.e. within 30 days), being M.A. No. 3 of 2021, to restore the complaint in terms of the liberty granted vide the Order dated 08.12.2020.;


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