RAHEJA DESIGN & CONTRACT LTD Vs. H C JAIN
LAWS(NCD)-2021-2-18
NCDRC
Decided on February 04,2021

Raheja Design And Contract Ltd Appellant
VERSUS
H C Jain Respondents

JUDGEMENT

Anup K.Thakur,J. - (1.) This Revision Petition No.641 of 2020 has been filed with a delay. According to the application for condonation of delay, I.A. No.998 of 2021, it has been claimed that there was no delay in view of the order of the Hon'ble Supreme Court waiving limitation with effect from 23.03.2020. As per computation of the Registry, delay, counted from the date of impugned order, 20.11.2019, is of 86 days.
(2.) It has been contended in the application and in the arguments of the counsel for the petitioner that the copy of the order of the State Commission dated 20.11.2019 was issued on 20.01.2020 and received on 24.01.2020. The period of 90 days, counted from 24.01.2020 required the revision petition to be filed, within 24.4.2020. In between, vide order dated 23.03.2020, the Hon'ble Supreme Court waived limitation on account of pandemic. Accordingly, considering the aforesaid position, delay application is allowed.
(3.) Heard learned counsel for the petitioner.;


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