ABHISHT DEVELOPERS AND BUILDERS PVT LTD Vs. SUCHITA SINGH
LAWS(NCD)-2021-1-18
NCDRC
Decided on January 28,2021

Abhisht Developers And Builders Pvt Ltd Appellant
VERSUS
Suchita Singh Respondents

JUDGEMENT

- (1.) This appeal relates to a builder-buyer dispute.
(2.) The award made by the State Commission vide its impugned Order dated 05.07.2019 reads as below On the basis of abovementioned conclusion, the complaint is partially accepted and opposite party no. 2 Ms Abhisht Developers and Builders Pvt. Ltd is directed to return deposited money Rs. 9,63,589- of the complainant alongwith interest @ 18 p.a. calculated from the date of deposit to till the date of realisation. Along with this, it shall also pay litigation expenses of Rs. 10,000- to the complainant.
(3.) Learned counsel for the appellant builder company submits, on instructions, that the appellant builder company will unconditionally refund the entire amount of Rs.9,63,589- deposited by the respondent complainant with interest @ 8% per annum from the respective dates of deposit till the actual date(s) of realisation and pay the cost of litigation of Rs. 10,000- awarded by the State Commission within four weeks from today without fail. He further submits, on instructions, that the appellant builder company wishes to restrict and confine its appeal before this Commission only to the question of rate of interest over and above 8% on the amount deposited by the complainant. The submissions are recorded. The appellant builder company shall be bound by the submissions made by its learned counsel.;


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