w w w . L a w y e r S e r v i c e s . i n



Abhey Kumar Sharma & Another v/s Ansal Hi-Tech Townships Ltd.


Company & Directors' Information:- ANSAL HI-TECH TOWNSHIPS LIMITED [Active] CIN = U45200DL2006PLC155229

Company & Directors' Information:- K TECH PRIVATE LIMITED [Active] CIN = U25190TN2012PTC084486

Company & Directors' Information:- M TECH INDIA PRIVATE LIMITED [Active] CIN = U30007DL1997PTC087580

Company & Directors' Information:- K. TECH (INDIA) LIMITED [Active] CIN = U24222MH2000PLC123695

Company & Directors' Information:- A K TECH LTD [Active] CIN = U74899DL1986PLC023700

Company & Directors' Information:- Z-TECH (INDIA) PRIVATE LIMITED [Active] CIN = U74899DL1994PTC062582

Company & Directors' Information:- HI TECH PRIVATE LIMITED [Active] CIN = U33111PB1985PTC006494

Company & Directors' Information:- E-TECH INDIA PRIVATE LIMITED [Active] CIN = U51101MH2013PTC240790

Company & Directors' Information:- TECH INDIA LIMITED [Active] CIN = U45201AS1995PLC004380

Company & Directors' Information:- S C SHARMA AND CO PRIVATE LTD [Active] CIN = U74899DL1948PTC001507

Company & Directors' Information:- S I TECH (INDIA) PRIVATE LIMITED [Strike Off] CIN = U32109MH2003PTC140622

Company & Directors' Information:- SHARMA INDIA PRIVATE LIMITED [Active] CIN = U74999UP2008PTC035620

Company & Directors' Information:- HI TECH V PVT LTD [Strike Off] CIN = U30007NL1998PTC005483

Company & Directors' Information:- S C TECH INDIA PRIVATE LIMITED [Strike Off] CIN = U45400HR2015PTC055858

Company & Directors' Information:- K P SHARMA (INDIA) PVT LTD [Strike Off] CIN = U51109WB1988PTC045569

Company & Directors' Information:- R AND D TECH PRIVATE LIMITED [Active] CIN = U33112PN2004PTC018927

Company & Directors' Information:- K. V. TECH INDIA PRIVATE LIMITED [Converted to LLP] CIN = U28939MH2008PTC181898

Company & Directors' Information:- SHARMA CORPORATION PRIVATE LIMITED [Active] CIN = U51909WB2017PTC220657

Company & Directors' Information:- D-TECH INDIA PRIVATE LIMITED [Active] CIN = U72900DL2016PTC304389

Company & Directors' Information:- P C SHARMA AND COMPANY PRIVATE LIMITED [Strike Off] CIN = U45201DL1981PTC012750

Company & Directors' Information:- J. R. SHARMA & COMPANY PRIVATE LIMITED [Strike Off] CIN = U24211DL1966PTC004602

Company & Directors' Information:- V-TECH (INDIA) PRIVATE LIMITED [Active] CIN = U72100MH2000PTC127157

Company & Directors' Information:- C-TECH INDIA PRIVATE LIMITED [Strike Off] CIN = U72900DL1995PTC070765

Company & Directors' Information:- T B TECH PRIVATE LIMITED [Strike Off] CIN = U70100DL1986PTC023103

Company & Directors' Information:- M K SHARMA AND COMPANY PRIVATE LIMITED [Strike Off] CIN = U74994DL1982PTC014090

Company & Directors' Information:- S. G. HI-TECH PRIVATE LIMITED [Strike Off] CIN = U45209PB2012PTC036463

Company & Directors' Information:- V TECH CORPORATION PRIVATE LIMITED [Strike Off] CIN = U74900PN2012PTC145814

Company & Directors' Information:- R. S. TECH PRIVATE LIMITED [Active] CIN = U45202MH2010PTC207142

Company & Directors' Information:- HI-TECH CORPORATION PRIVATE LIMITED [Strike Off] CIN = U21000TG2012PTC079870

Company & Directors' Information:- H & M HI-TECH PRIVATE LIMITED [Active] CIN = U72900DL2012PTC238131

Company & Directors' Information:- SHARMA AND SHARMA PRIVATE LIMITED [Active] CIN = U74900DL2015PTC276949

Company & Directors' Information:- SHARMA & CO. PVT LTD. [Strike Off] CIN = U28991WB1949PTC018064

    Complaint Case No. 75 of 2015

    Decided On, 16 December 2019

    At, Delhi State Consumer Disputes Redressal Commission New Delhi

    By, THE HONOURABLE MS. SALMA NOOR
    By, PRESIDING MEMBER

    For the Appearing Parties: -----------------



Judgment Text


1. Complainants Mr. Abhey Kumar Sharma and Mrs. Renu Sharma, both husband and wife have filed the present complaint under Section 17 of the Consumer Protection Act, 1986 stating therein that on 16.02.2011, complainants made an application for provisional -registration of plot in the project of the OP, namely, Mega Polis at Greater Noida. The provisional registration was initially done for Unit No.36, Sector 3A of the said project and also made payment of Rs.4,00,000/-. It is stated that upon approval of loan the complainants entered into a tripartite agreement dated 03.10.2011. It is stated that on recommendation of OP, the complainants made a fresh application dated 21.06.2011 for provisional allotment of the unit. It is stated that after making payment of second instalment, complainants were called to the office of OP for signing the agreement; however, the agreement was dated 16.02.2011 instead of 21.06.2011 when the fresh application was made. On making several protests, the OP stated that a fresh agreement shall be entered into between the parties. However, inspite of various assurances for execution of fresh agreement, OP sent a notice dated 04.11.2011 demanding Rs.23,32,266/-, which was not a per payment plan as the complainants were liable to pay the said amount till October 2012. Complainant made payment of Rs.2,12,000/- and a receipt dated 03.11.2011 was issued. It is stated that complainants made various visits at the office of OP but OP did not pay heed to the request of the complainants for execution of agreement. Thereafter, complainants again received a demand letter dated 20.12.2011 for an amount of Rs.36,06,983.91 including illegal interest and various other charges, which was followed by another demand letter dated 03.01.2012. It is stated that complainant wrote a letter dated 07.01.2012 to OP for issuing modified and correct payment plan and upon failure of the OP, complainant again wrote a letter dated 23.01.2012 for want of a payment plan. It is stated that despite being duped by the OP, complainants made payment of Rs.8,96,218 as raised by OP vide letter dated 18.01.2012. It is stated that OP again sent a letter dated 20.03.2012 for final demand of Rs.27,30,750/- and offer of possession for the said flat. In response to the said letter, complainants wrote a letter dated 29.03.2012 requesting the OP not to raise any illegal demands before the due date. However, no reply was received. OP again raised a demand for illegal interest charged vide letter dated 15.09.2012. Complainants visited the office of OP requested them to waive off the interest as the same was baseless and illegal. On assurance of the OP, complainants waited for the OP to remove the interest and did not make any payment as per the aforesaid demand letter. It is stated that OP sent a notice dated 12.03.2013 for cancellation of booking in the name of complainants due to default in payment of instalments. Therefore, complainants approached the bank to release the payment of instalment, however, Bank asked for various approval letters and documents pertaining to the said project. Accordingly, complainants called upon the OP to provide credible evidence and concrete plan for completion before any payment could be made to them and also requested for waiving the interest charges. However, nothing was heard from the OP. Upon enquiries, it was discovered that no construction had even started at the aforesaid project. It is stated that upon not hearing from the OP, the complainants visited the office of OP and requested them to refund their money. It is stated that on meeting with the senior officials of OP complainants were assured that they shall refund the money, however, OP failed to refund the money. It is stated that thereafter, OP vide letter dated 12.01.2015 cancelled the provisional allotment of complainants without refunding their hard earned money.

2. Alleging deficiency in service and unfair trade practice on the part of OP, complainants have filed the present complaint seeking refund of the amount of Rs.19,08.218/- alongwith interest @18% per annum and compensation of Rs.10,00,000/-

3. OP filed written statement wherein apart from denying the allegations of the complainants, the OP, inter-alia, raised several preliminary issues that this Commission has no jurisdiction to try and entertain the complaint as the same is filed under Section 12 of the Act; complainants are not a consumer and are investors as they stated to have invested the amounts towards booking, complainant No.2 has also booked a plot in the same township of the OP, complainants have not approached this Commission with clean hands and that complaint is barred by limitation.

4. On merits it was admitted that complainants had booked flat in the project of the OP. OP has also admitted the execution of the Flat Buyer Agreement and the payments made by complainant. However, it is stated that defaults and delays occurred on the part of the complainants as the complainants failed to make payment in terms of the payment schedule.

5. Complainants did not file rejoinder to the written statement of the OP. Both the parties filed evidence in the form of affidavits alongwith written arguments.

6. Both the complainants have filed their own affidavit wherein averments made in the complaint case are reiterated on oath. Complainants have proved on record the copy of the price list and the payment schedule given by OP Ex. CW -1/1(Colly); copy of application for provisional registration Ex. CW -1/2(Colly); copy of application dated 21.06.2011 alongwith fresh cheque Ex. CW -1/3(Colly); copy of receipt dated 23.09.2011 Ex. CW -1/4; copy of agreement dated 17.02.2011 Ex. CW -1/5; copy of letter dated 04.10.2011 granting permission to mortgage said plot and copy of tripartite agreement Ex. CW-1/6 (Colly); copy of letter dated 04.10.2011 with receipt dated 03.11.2011 Ex. CW -1/7 (Colly); copies of letter dated 20.12.2011 and 03.01.2012 Ex. CW -1/8(Colly); copy of letter dated 07.01.2012 and 23.01.2012 Ex. CW -1/9(Colly); copy of statement of account with letter dated 18.01.2012 Ex. CW-1/10 (Colly); copy of letter dated 18.01.2012 and the receipt issued by OP Ex. CW -1/11; copy of letters dated 20.03.2012 and 29.03.2012 Ex. CW -1/12; copy of letter dated 15.09.2012 Ex. CW -1/13 and copies of all the communication received from OKP Ex. CW -1/14 (Colly).

7. OP has filed evidence by way of affidavit of Shri Vikas Jain, its Authorized Representative who has reiterated contents of written statement on oath. Except filing Board Resolution Ex-R/1, OP has filed no other documents to prove its case.

8. I have heard the Counsel for the parties and perused the material on record.

9. The first objection taken by the OP, to the effect that this Commission has no jurisdiction to try and entertain the complaint as the same is filed under Section 12 of the Act has no force. Incorrect label and mentioning wrong provision neither confers jurisdiction nor denudes the Court of its jurisdiction. Relief sought for, if falls within the jurisdiction of the Court, it cannot be thrown out on the ground of its erroneous label or wrong mentioning of provision. In the present case this Commission satisfies all the requirements to decide the dispute raised by the complainants before it.

10. Another objection raised by the OP to the effect that the complainants did not fall within the definition of "Consumer", as per the Consumer Protection Act, 1986 because the said property was bought by the complainants for investment and that complainants have not approached this Commission with clean hands as they have concealed the fact that complainant No.2 has also booked a plot in the same township of the OP. Though, in the written statement OP neither provided any details of the said booking nor placed on record any evidence in this regard. However, in the written arguments, OP has provided the details of the complaint case filed by complainants No.2 before District Forum (New Delhi) bearing CC No.204/2015. Perusal of the said complaint case shows that the said complaint was filed with respect to a shop in Sushant Megapolis for enabling her son to earn livelihood.

11. It may be stated here that there is nothing on record to show that the complainants are the property dealer and deals in the sale and purchase of property, on regular basis, and as such, the unit, in question, was purchased by way of investment, with a view to resell the same, as and when, there was escalation in the prices thereof. Thus, in the absence of any cogent evidence, in support of the objection raised by the OP that complainants being an investor did not fall within the definition of a consumer, cannot be taken into consideration. In a case titled as Kavita Ahuja Vs. Shipra Estate Ltd. and Jai Krishna Estate Developer Pvt. Ltd. 2016 (1) CPJ 31, Hon’ble National Commission, has held that the buyer(s) of the residential unit(s), would be termed as consumer(s), unless it is proved that he or she had booked the same for commercial purpose. Similar view was reiterated by the National Commission, in DLF Universal Limited Vs Nirmala Devi Gupta, 2016 (2) CPJ 316. Not only this, in a case titled as Aashish Oberai Vs. Emaar MGF Land Limited, Consumer Case No. 70 of 2015, decided on 14.09.2016, under similar circumstances, the National Commission negated the plea taken by the builder, while holding as under:-

"In the case of the purchase of the houses which a builder undertakes to construct for the buyer, the purchase can be said to be for a commercial purpose where it is shown, by producing evidence, that the buyer is engaged in the business of a buying and selling of houses and or plots as a trading activity, with a view to make profits by sale of such houses or plots. A person cannot be said to have purchased a house for a commercial purpose only by proving that he owns or had purchased more than one houses or plots. In a given case, separate houses may be purchased by a person for the individual use of his family members. A person owning a house in a city A may also purchase a house in city B for the purpose of staying in that house during short visits to that city. A person may buy two or three houses if the requirement of his family cannot be met in one house. Therefore, it would not be correct to say that in every case where a person owns more than one house, the acquisition of the house is for a commercial purpose."

12. The principle of law, laid down, in the aforesaid cases, is fully applicable to the present case. The complainant, thus, fall within the definition of a 'consumer', as defined under Section 2(1)(d) of the Act. Such an objections taken by the OP, in the written statement, therefore, being devoid of merit, is rejected.

13. As regards the objection that complaint is time barring, I find that complaint is not time barred. It is by now settled legal proposition that failure to deliver possession constitutes a recurrent cause of action and, therefore, so long as the possession is not delivered the buyers can always approach a Consumer Forum. In the present case, complainants have been requesting the OP for status of the project and requesting the OP to adhere to the payment plan and when complainants did hear anything from OP, they requested for refund of the money. However, OP inspite of providing the same continue to raise demands, which were time and again opposed by the complainants, therefore, the cause of action continues to subsist in favour of the complainants. Reliance in this regard may be place upon the decision of the Hon'ble Supreme Court in Meerut Development Authority Vs. M.K. Gupta, IV(2012) CPJ 12 where the Hon'ble Supreme Court held that in such a case the buyer has a recurrent cause for filing a complaint for non-delivery of possession of the plot. Hence, the complaint is not barred by limitation. The objection raised in this regard is also rejected.

14. Though OP has alleged that complainants have defaulted in making payment as and when demanded, however, it is proved on record that complainants have been requesting the OP for credible evidence, concrete plan of completion and the status of the project and when complainants did not hear anything from OP, they requested for refund of the money. Be that as it may, the fact remains that complainants have made payment of Rs.19,08,218/-, towards agreed sale consideration of the plot in question.

15. OP has not been able to place on record any cogent evidence with regard to the status and progress of the project. The same amounts to deficiency in service on the part of OP. In these circumstances, the c

Please Login To View The Full Judgment!

omplainants are justified in seeking refund of the amount which they have paid to the OP. The hard earned money of the complainants have been retained by the OP for number of years. The same has caused mental agony and harassment to the complainants. 16. In view of the above discussion, complainants have made out a clear case of deficiency in service on the part of the OP. A person cannot be made to wait indefinitely for possession and is entitled to seek refund of the amount paid by him along with compensation. 17. Present is a clear case of deficiency in service on the part of OP. Complainants are legally entitled to seek refund of the money deposited by them with OP along with appropriate compensation. Keeping in mind the facts and circumstances of the case, I award compensation in the form of interest @ 10% p.a. from date of deposit till realization. Accordingly, OP is directed as under: 1) The Opposite Party is directed to refund the amount deposited by the complainants with the OP i.e. Rs.19,08,218/- along with compensation in the form of interest @ 10% p.a. from the date of each deposit till realization. 2) The Opposite Party shall also pay a sum of Rs.15,000/- towards cost of litigation to complainants. 18. A copy of this order as per statutory requirements be sent to the parties free of cost. Thereafter the file be consigned to record room.
O R







Judgements of Similar Parties

19-10-2020 M/s. VA Innova Alloy Steel Tech Pvt. Ltd. Versus Avinash Daga High Court of for the State of Telangana
16-10-2020 Umesh Kumar Sharma Versus State of Uttarakhand & Others Supreme Court of India
15-10-2020 Rajasthan State Road Development & Construction Corporation Limited Versus Piyush Kant Sharma & Others Supreme Court of India
29-09-2020 M/s. VA Tech Wabag Ltd., Through Power of Attorney holder of S. Varadarajan, Director & Chief Growth Officer, Chennai Versus M/s. Travancore Titanium Products Ltd., Through Its Managing Director, Thiruvananthapuram High Court of Kerala
23-09-2020 Charu Sharma & Others Versus Birla Sun Life Insurance Company Ltd., Maharshtra & Others National Consumer Disputes Redressal Commission NCDRC
18-09-2020 Arun Sharma Versus Roxann Sharma In the High Court of Bombay at Goa
08-09-2020 Arun Kumar Sharma Versus Adesh Goel & Others High Court of Delhi
07-09-2020 Suneeta Sharma Versus Greater Mohali Area Development Authority, Punjab & Another National Consumer Disputes Redressal Commission NCDRC
02-09-2020 All India Union Bank Officer, Staff Association Rep. by its General Secretary, AIBOA, Chennai Versus Brajeshwar Sharma, The Chief General Manager(HR) Union Bank of India, Mumbai High Court of Judicature at Madras
31-08-2020 Rajesh Kumar Sharma @ Rajesh Kumar Versus C.B.I. High Court of Delhi
26-08-2020 Oriental Insurance Company Limited Versus Nand Kishore Sharma & Others High Court of Jammu and Kashmir
25-08-2020 Abhishek Sharma @ Chanchal Pandit Versus State of U.P. High Court of Judicature at Allahabad
24-08-2020 Sanjay Kumar Sharma & Another Versus Union of India & Another High Court of Gauhati
24-08-2020 ICICI Bank, ICICI Bank Through Manager, Rajasthan Versus Ram Prakash Sharma National Consumer Disputes Redressal Commission NCDRC
21-08-2020 H.N. Sharma & Anr versus Govt. Of Nct Of Delhi & Ors. High Court of Judicature at Madras
14-08-2020 Nipun Sharma Versus Post Graduate Institute of Medical Education & Research, Sector 12, Chandigarh High Court of Punjab and Haryana
14-08-2020 Union of India & Another Versus M/s. K.C. Sharma & Co. & Others Supreme Court of India
11-08-2020 V.P. Sharma & Others Versus Dr. G.S. Kochar Surgeon Urologist) & Another National Consumer Disputes Redressal Commission NCDRC
11-08-2020 Vineeta Sharma V/S Rakesh Sharma and Others. Supreme Court of India
11-08-2020 Vineeta Sharma Versus Rakesh Sharma & Others Supreme Court of India
07-08-2020 Vijay Ramswarup Sharma Versus State of Gujarat High Court of Gujarat At Ahmedabad
06-08-2020 Shriram General Insurance Co. Ltd., Rajasthan Versus Kailash Chand Sharma National Consumer Disputes Redressal Commission NCDRC
27-07-2020 Manish Sharma & Another Versus Urmila Arora High Court of Delhi
21-07-2020 Ex-Subedar Vinod Kumar Sharma Versus National Insurance Co. Ltd. National Consumer Disputes Redressal Commission NCDRC
16-07-2020 Hi-Tech Pipes Ltd. Versus National Stock Exchange of India Ltd. & Another SEBI Securities amp Exchange Board of India Securities Appellate Tribunal
24-06-2020 Tara Prasad Sharma Versus State of Sikkim & Others High Court of Sikkim
23-06-2020 Bharat Sanchar Nigam Ltd., Through The General Manager & Another Versus Narendra Kumar Sharma National Consumer Disputes Redressal Commission NCDRC
22-06-2020 Ashok Sharma Versus State of Assam & Another High Court of Gauhati
17-06-2020 Aman Sharma Versus The Chief Election Commissioner & Another High Court of Madhya Pradesh
15-06-2020 Rajan Sharma & Another Versus Union of India & Another Supreme Court of India
08-06-2020 P.P. Jose, Manager, Mattoor, Kalady, Rice Tech Agro Mills Pvt. Ltd. Versus M.M. Abdulkhader, Proprietor, East India Trading Company, Kothamangalam & Another High Court of Kerala
02-06-2020 Prateek Sharma & Another Versus Union of India & Another High Court of Delhi
30-05-2020 Kshitiz Sharma Versus The State of Rajasthan, Through Additional Chief Secretary, Finance Department, Government of Rajasthan, Jaipur & Others High Court of Rajasthan Jaipur Bench
19-05-2020 Mukesh Sharma Versus C.V. Ramana High Court of for the State of Telangana
19-05-2020 Randhir Rambrij Sharma Versus Maharashtra State Road Transport Corporation High Court of Judicature at Bombay
14-05-2020 Meena Sharma Versus Nand Lal & Another High Court of Delhi
06-05-2020 Kamla Sharma Versus North Delhi Municipal Corporation High Court of Delhi
01-05-2020 Rashtriya Ispat Nigam Ltd. Versus Space Tech Equipments & Structurals Private Limited High Court of Andhra Pradesh
29-04-2020 Anurag Sarmah @ Sharma Versus State of Assam & Another High Court of Gauhati
22-04-2020 Anand Sharma Versus State of Rajasthan & Others High Court of Rajasthan Jaipur Bench
20-04-2020 Dr. Mahesh Sharma & Another Versus Cabinet Secretary, Govt. of India, Cabinet Secretariat, New Delhi & Others High Court of Rajasthan
15-04-2020 Sanjeev Sharma Versus State (N.C.T. of Delhi) High Court of Delhi
13-04-2020 Mamta Sharma & Another Versus State of Chhattisgarh Through The Chief Secretary, Chhattisgarh & Others High Court of Chhattisgarh
08-04-2020 C.H. Sharma & Another Versus State of Maharashtra & Others In the High Court of Bombay at Nagpur
08-04-2020 Mohmmad Yunus Versus Madho Prasad Sharma High Court of Rajasthan Jaipur Bench
07-04-2020 Ultra Tech Nathdwara Cement Ltd. Versus Union of India & Others High Court of Rajasthan
30-03-2020 Prashant Sharma Versus State of Sikkim & Others High Court of Sikkim
23-03-2020 Rajasthan Public Service Commission & Others Versus Megha Sharma & Others High Court of Rajasthan Jaipur Bench
20-03-2020 Anju Sharma Versus Sunita Kumari & Others High Court of Jammu and Kashmir
18-03-2020 Shambhu Prasad Sharma Advocate Versus Renu Jogi High Court of Chhattisgarh
18-03-2020 State of M.P. & Others Versus Rajendra Kumar Sharma High Court of Madhya Pradesh Bench at Gwailor
18-03-2020 Saurav Sharma Versus State of HP & Others High Court of Himachal Pradesh
17-03-2020 Aashu Pandit @ Aashu Bajpai @ Aash Narayan Sharma Versus Union of India High Court Of Judicature At Allahabad Lucknow Bench
13-03-2020 Unnati Bhardwaj & Another Versus K.P. Sharma High Court of Delhi
13-03-2020 M/s. Inno-Tech Electronics Systems, Rep. by it's Proprietor – M. Ravichandran Versus The Commercial Tax Officer, Mylapore Assessment Circle, Chennai & Another High Court of Judicature at Madras
11-03-2020 Ajay Sharma & Others Versus Kulwant Singh High Court of Delhi
06-03-2020 Rampal Sharma & Others Versus State of Rajasthan & Others High Court of Rajasthan Jaipur Bench
06-03-2020 Mithun Sharma Versus Tripura Gramin Bank & Others High Court of Tripura
05-03-2020 Sancha Bahadur Subba Versus Ramesh Sharma High Court of Sikkim
05-03-2020 M/s. N.K. Enterprise, West Bengal & Another V/S Narayan Prasad Sharma & Others National Consumer Disputes Redressal Commission NCDRC
04-03-2020 Ashok Kumar Sharma Versus Nirmaldas Manikpuri High Court of Chhattisgarh
04-03-2020 Amitabh Versus Amit Rghunandan Saran Sharma & Another In the High Court of Bombay at Nagpur
28-02-2020 Dilip Kumar Sharma Versus State of Chhattisgarh High Court of Chhattisgarh
28-02-2020 A. Krishnan Versus PNB Tech Waves(P) Ltd, Rep.by its Director, K. Ponnusamy High Court of Judicature at Madras
25-02-2020 Mahesh Kumar Sharma Versus The Commissioner, Kendriya Vidyalaya Sangathan, New Delhi & Others Central Administrative Tribunal Guwahati Bench Guwahati
24-02-2020 Sarwan Kumar Sharma Versus Ranjana Sharma @ Ranjana Rani & Another High Court of Delhi
20-02-2020 Shree Rama Multi Tech Limited Versus Regional Director High Court of Gujarat At Ahmedabad
19-02-2020 Bhupendra Sharma & Others Versus Union of India, Represented By The Secretary Ministry of Defence, New Delhi & Others High Court of Kerala
18-02-2020 M/s. Reliance General Insurance Company Versus Rakesh Sharma & Others Delhi State Consumer Disputes Redressal Commission New Delhi
18-02-2020 ICICI Bank Ltd., Rajashtan & Others Versus Ravindra Kumar Sharma & Others National Consumer Disputes Redressal Commission NCDRC
17-02-2020 Ram Prakash Sharma Versus State of Bihar High Court of Judicature at Patna
17-02-2020 Steelbird HI-Tech India Ltd. Versus Asia Fibre Glass Products & Another High Court of Delhi
14-02-2020 Vinay Sharma Versus Union of India & Others Supreme Court of India
13-02-2020 Harinarayan Sharma Versus Vijay Kumar Soni National Consumer Disputes Redressal Commission NCDRC
12-02-2020 Umesh Chand Sharma & Others Versus Parsvnath Developers Limited National Consumer Disputes Redressal Commission NCDRC
12-02-2020 Praveen Kumar Sharma Versus State of U.P. through its Principal Secretary (Home), Secretariat, Lucknow, U.P. & Others High Court of Judicature at Allahabad
11-02-2020 Shashibala M. Sharma Versus ICICI Bank Ltd. National Consumer Disputes Redressal Commission NCDRC
10-02-2020 Brahmacharimayum Achou Sharma & Others Versus The State of Manipur through the Chief Secretary-cum-Secretary (Power), Govt. of Manipur & Others High Court of Manipur
10-02-2020 Mukulika Sharma & Others Versus The State of Rajasthan, Through Secretary, Secondary Education, Govt. of Rajasthan, Secretariat, Jaipur. & Others High Court of Rajasthan Jaipur Bench
06-02-2020 Mahesh Kumar Sharma Versus The Principal, Vidya Niketan Birla Public School, Pilani District Jhunjhunu & Others High Court of Rajasthan Jaipur Bench
06-02-2020 Vipin Sharma Versus Securities and Exchange Board of India, SEBI Bhavan SEBI Securities amp Exchange Board of India Securities Appellate Tribunal
06-02-2020 Kanwar Pal Sharma Versus State (NCT of Delhi) High Court of Delhi
06-02-2020 Nitin Sharma Versus State (Govt. of Nct of Delhi) High Court of Delhi
06-02-2020 Soumitra Mukherjee Versus Green Tech IT City Pvt. Ltd. West Bengal State Consumer Disputes Redressal Commission Kolkata
05-02-2020 Union of India & Another Versus Vinay Sharma & Others High Court of Delhi
04-02-2020 Shubhash Kumar Sharma Versus Harish Chander Rawal National Consumer Disputes Redressal Commission NCDRC
03-02-2020 Puroshattam Sharma Versus Executive Engineer, Gwalior North M.P. Madhya Kshetra Vidyut Vitran Co. Ltd. & Another Madya Pradesh State Consumer Disputes Redressal Commission Bhopal
03-02-2020 Axis Bank Limited V/S Ravindra Kumar Sharma and Others. Debts Recovery Tribunal Delhi
30-01-2020 Veena Rani & Others Versus Purshottam Dass Sharma & Others High Court of Delhi
30-01-2020 Sanjeev Sharma Versus Aamir Jamal & Another National Company Law Appellate Tribunal
29-01-2020 Shivam Sharma Versus Union of India & Others High Court of Punjab and Haryana
27-01-2020 M/s. CNA Exports (P) Ltd. Versus Mansi Sharma & Others High Court of Delhi
27-01-2020 Omaxe Chandigarh Extension Developers Pvt. Ltd., Mullanpur & Another Versus Sheshpal Sharma & Another National Consumer Disputes Redressal Commission NCDRC
23-01-2020 Bajrang Lal Sharma Versus C.K. Mathew & Others Supreme Court of India
23-01-2020 Archna Sharma Versus Sudheer Sharma High Court of Rajasthan
22-01-2020 M/s United India Insurance Company Limited, Tadepallygudem Versus V. Narahari Sharma & Another High Court of for the State of Telangana
22-01-2020 Deepak Sharma Versus Jabalpur Development Authority & Another High Court of Madhya Pradesh
21-01-2020 M/s. Oasys Green Tech Private Limited Versus Income Tax Officer, Chennai High Court of Judicature at Madras
21-01-2020 M/s. Oasys Green Tech Private Limited, Represented by its authorised signatory E. Venkatakrishnaiah Versus Income Tax Officer, Corporate Ward – 5(1), Chennai High Court of Judicature at Madras
16-01-2020 Rajasthan State Road Transport Corp. Managing Director & Another Versus Ramesh Kumar Sharma Supreme Court of India