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Ansal Lotus Melange Projects Private Limited v/s Punjab State Consumer Dispute Redressal Commission & Others


Company & Directors' Information:- C AND C PROJECTS LIMITED [Active] CIN = U74999HR2007PLC036644

Company & Directors' Information:- Y K M PROJECTS PRIVATE LIMITED [Active] CIN = U40109TG2008PTC057263

Company & Directors' Information:- T G R PROJECTS INDIA PRIVATE LIMITED [Active] CIN = U45200KA2012PTC062702

Company & Directors' Information:- S G PROJECTS LIMITED [Active] CIN = U65999WB1990PLC049684

Company & Directors' Information:- LOTUS PROJECTS PVT LTD [Active] CIN = U51909WB1994PTC064448

Company & Directors' Information:- B C C PROJECTS PVT LTD [Active] CIN = U74899DL2001PTC112102

Company & Directors' Information:- J K S PROJECTS LIMITED [Active] CIN = U45400WB2011PLC157565

Company & Directors' Information:- D M P PROJECTS PVT LTD [Active] CIN = U27109WB2006PTC107513

Company & Directors' Information:- T & T PROJECTS LIMITED [Active] CIN = U45201AS2008PLC008641

Company & Directors' Information:- W AND W PROJECTS PRIVATE LIMITED [Active] CIN = U65910DL1989PTC036754

Company & Directors' Information:- E M C PROJECTS PVT LTD [Active] CIN = U29248WB1964PTC026261

Company & Directors' Information:- H AND V PROJECTS PRIVATE LIMITED [Active] CIN = U72400DL2011PTC220047

Company & Directors' Information:- M A PROJECTS PRIVATE LIMITED [Active] CIN = U70101DL2005PTC135093

Company & Directors' Information:- S. V. S. PROJECTS PRIVATE LIMITED [Active] CIN = U70100AP1998PTC029024

Company & Directors' Information:- M V PROJECTS (INDIA) PRIVATE LIMITED [Active] CIN = U45202KA2008PTC045272

Company & Directors' Information:- S V S PROJECTS INDIA PRIVATE LIMITED [Active] CIN = U45200AP2015PTC096787

Company & Directors' Information:- A T E PROJECTS PRIVATE LIMITED [Active] CIN = U74999DL1999PTC102246

Company & Directors' Information:- U W T PROJECTS LIMITED [Active] CIN = U45200AP2004PLC043198

Company & Directors' Information:- J J PROJECTS PVT LTD [Active] CIN = U24231WB1986PTC040246

Company & Directors' Information:- Z H PROJECTS PRIVATE LIMITED [Strike Off] CIN = U45400WB2012PTC184307

Company & Directors' Information:- K & J PROJECTS PRIVATE LIMITED [Active] CIN = U45203MH2004PTC150165

Company & Directors' Information:- T & I PROJECTS LTD [Active] CIN = L29130WB1984PLC038232

Company & Directors' Information:- B 2 R PROJECTS PRIVATE LIMITED [Active] CIN = U45400WB2013PTC189971

Company & Directors' Information:- C M PROJECTS PRIVATE LIMITED [Active] CIN = U45201DL2004PTC130580

Company & Directors' Information:- N G PROJECTS LIMITED [Active] CIN = U45201GJ2003PLC042152

Company & Directors' Information:- E AND C PROJECTS PRIVATE LIMITED [Active] CIN = U29150DL2002PTC115297

Company & Directors' Information:- B. D. R. PROJECTS PRIVATE LIMITED [Active] CIN = U45202TG1998PTC028780

Company & Directors' Information:- J T L PROJECTS PRIVATE LIMITED [Active] CIN = U70101KL2006PTC019439

Company & Directors' Information:- V AND S PROJECTS PRIVATE LIMITED [Active] CIN = U70109DL1996PTC079487

Company & Directors' Information:- L S R PROJECTS PRIVATE LIMITED [Strike Off] CIN = U07010KA2005PTC036041

Company & Directors' Information:- V R PROJECTS PRIVATE LIMITED [Strike Off] CIN = U45400AP2007PTC054901

Company & Directors' Information:- D C R PROJECTS PRIVATE LIMITED [Active] CIN = U45209TG2007PTC056307

Company & Directors' Information:- R. R. PROJECTS PVT LTD [Active] CIN = U45200TG1982PTC003711

Company & Directors' Information:- S H PROJECTS PRIVATE LIMITED [Active] CIN = U74996DL2006PTC149971

Company & Directors' Information:- S R PROJECTS INDIA PVT LTD [Active] CIN = U45207WB1981PTC033286

Company & Directors' Information:- L E PROJECTS PRIVATE LIMITED [Active] CIN = U45303WB2005PTC102555

Company & Directors' Information:- M. S. PROJECTS PRIVATE LIMITED [Active] CIN = U45400WB2009PTC131902

Company & Directors' Information:- J V PROJECTS PRIVATE LIMITED [Active] CIN = U74899DL1995PTC069037

Company & Directors' Information:- B N PROJECTS PRIVATE LIMITED [Active] CIN = U45201GJ2009PTC058067

Company & Directors' Information:- J P PROJECTS PRIVATE LIMITED [Active] CIN = U70109WB2011PTC165990

Company & Directors' Information:- R K PROJECTS PRIVATE LIMITED [Active] CIN = U74899DL1990PTC043660

Company & Directors' Information:- A B PROJECTS PRIVATE LIMITED [Active] CIN = U45200MH2004PTC149404

Company & Directors' Information:- A K PROJECTS PRIVATE LIMITED [Strike Off] CIN = U45201TG1996PTC023179

Company & Directors' Information:- S N M PROJECTS PRIVATE LIMITED [Active] CIN = U70102UP2010PTC040243

Company & Directors' Information:- J AND H PROJECTS PRIVATE LIMITED [Active] CIN = U45200GJ2013PTC074010

Company & Directors' Information:- N S PROJECTS PRIVATE LIMITED [Active] CIN = U70101WB2007PTC117882

Company & Directors' Information:- H S PROJECTS PRIVATE LIMITED [Active] CIN = U45208DL2006PTC153706

Company & Directors' Information:- N M PROJECTS PRIVATE LIMITED [Active] CIN = U29219DL2009PTC186728

Company & Directors' Information:- K. V. PROJECTS PRIVATE LIMITED [Active] CIN = U70102WB2012PTC188439

Company & Directors' Information:- K R S PROJECTS PRIVATE LIMITED [Active] CIN = U70102AP2012PTC082232

Company & Directors' Information:- B S C PROJECTS PRIVATE LIMITED [Active] CIN = U45200DL2011PTC227768

Company & Directors' Information:- J K PROJECTS PRIVATE LIMITED [Active] CIN = U45203GJ2001PTC039576

Company & Directors' Information:- F C C PROJECTS PRIVATE LIMITED [Active] CIN = U29248UP1982PTC005786

Company & Directors' Information:- S N PROJECTS LIMITED [Active] CIN = U85110KA1996PLC021040

Company & Directors' Information:- B. D. PROJECTS PRIVATE LIMITED [Amalgamated] CIN = U45400WB2010PTC147620

Company & Directors' Information:- C & I PROJECTS PRIVATE LIMITED [Active] CIN = U29100DL2010PTC209136

Company & Directors' Information:- C & I PROJECTS PRIVATE LIMITED [Active] CIN = U74140DL2010PTC209136

Company & Directors' Information:- C B PROJECTS PRIVATE LIMITED [Active] CIN = U70109WB1997PTC085237

Company & Directors' Information:- G G PROJECTS PRIVATE LIMITED [Active] CIN = U45201DL1998PTC091501

Company & Directors' Information:- V M G PROJECTS (INDIA) PRIVATE LIMITED [Strike Off] CIN = U45400WB2011PTC164117

Company & Directors' Information:- M. L. PROJECTS PRIVATE LIMITED [Active] CIN = U45400WB2010PTC151513

Company & Directors' Information:- R N D PROJECTS PRIVATE LIMITED [Active] CIN = U70102DL1996PTC080051

Company & Directors' Information:- M. K. N. PROJECTS PRIVATE LIMITED [Active] CIN = U70101DL2009PTC196755

Company & Directors' Information:- M B R PROJECTS PRIVATE LIMITED [Strike Off] CIN = U45300KA2009PTC049005

Company & Directors' Information:- G S P PROJECTS PRIVATE LIMITED [Active] CIN = U45201WB1992PTC057116

Company & Directors' Information:- K P S PROJECTS PRIVATE LIMITED [Active] CIN = U70102TG2005PTC046280

Company & Directors' Information:- E AND V PROJECTS PRIVATE LIMITED [Strike Off] CIN = U70102TG2004PTC042622

Company & Directors' Information:- T M R PROJECTS PRIVATE LIMITED [Active] CIN = U45400DL2010ULT211007

Company & Directors' Information:- P A PROJECTS PRIVATE LIMITED [Active] CIN = U45208WB1997PTC083907

Company & Directors' Information:- N K D PROJECTS PRIVATE LIMITED [Active] CIN = U45400WB2008PTC128819

Company & Directors' Information:- A I PROJECTS PRIVATE LIMITED [Strike Off] CIN = U45203WB2000PTC091229

Company & Directors' Information:- P N PROJECTS PRIVATE LIMITED [Active] CIN = U45202DL2016PTC289494

Company & Directors' Information:- V AND M PROJECTS PRIVATE LIMITED [Active] CIN = U45201DL2005PTC139731

Company & Directors' Information:- K K PROJECTS PVT LTD [Strike Off] CIN = U70200WB1995PTC073058

Company & Directors' Information:- S L PROJECTS PRIVATE LIMITED [Active] CIN = U45400AN2009PTC000109

Company & Directors' Information:- PROJECTS PVT LTD [Strike Off] CIN = U45201WB1951PTC019759

Company & Directors' Information:- V K M PROJECTS PRIVATE LIMITED [Active] CIN = U45400UP2011PTC045725

Company & Directors' Information:- K P PROJECTS PVT LTD [Active] CIN = U70101WB1996PTC077397

Company & Directors' Information:- C R PROJECTS PRIVATE LIMITED [Active] CIN = U45400PB2009PTC032572

Company & Directors' Information:- N D B K PROJECTS (INDIA) PRIVATE LIMITED [Active] CIN = U27100PB2012PTC036987

Company & Directors' Information:- N P R PROJECTS INDIA PRIVATE LIMITED [Strike Off] CIN = U45400TN2012PTC086360

Company & Directors' Information:- G P N PROJECTS PRIVATE LIMITED [Strike Off] CIN = U18101TZ2006PTC012749

Company & Directors' Information:- D H V PROJECTS PRIVATE LIMITED [Strike Off] CIN = U45200TG2005PTC045988

Company & Directors' Information:- V K R PROJECTS PRIVATE LIMITED [Active] CIN = U45200TG2005PTC046370

Company & Directors' Information:- I N C PROJECTS PRIVATE LIMITED [Active] CIN = U70109WB2005PTC101620

Company & Directors' Information:- J. S. PROJECTS PRIVATE LIMITED [Active] CIN = U45400WB2009PTC136510

Company & Directors' Information:- ANSAL LOTUS MELANGE PROJECTS PRIVATE LIMITED [Active] CIN = U45201DL2005PTC135601

Company & Directors' Information:- D J PROJECTS PRIVATE LIMITED [Active] CIN = U15201DL2005PTC134979

Company & Directors' Information:- M S C K PROJECTS PRIVATE LIMITED [Converted to LLP] CIN = U70101DL2005PTC135407

Company & Directors' Information:- LOTUS (INDIA) PRIVATE LIMITED [Strike Off] CIN = U74900DL1998PTC094147

Company & Directors' Information:- B R T PROJECTS PRIVATE LIMITED [Strike Off] CIN = U45203TG1996PTC025021

Company & Directors' Information:- T AND M PROJECTS PRIVATE LIMITED [Strike Off] CIN = U45201KA2008PTC045199

Company & Directors' Information:- A C G PROJECTS PRIVATE LIMITED [Active] CIN = U45201UP1999PTC024162

Company & Directors' Information:- C K B PROJECTS INDIA LIMITED [Strike Off] CIN = U70102WB2012PLC188740

Company & Directors' Information:- N E PROJECTS LTD [Strike Off] CIN = U16009AS1999PLC005873

Company & Directors' Information:- D R PROJECTS PRIVATE LIMITED [Active] CIN = U74899DL2001PTC109612

Company & Directors' Information:- I J PROJECTS PRIVATE LIMITED [Strike Off] CIN = U70102KA2009PTC049320

Company & Directors' Information:- G C N PROJECTS PRIVATE LIMITED [Active] CIN = U45200KA2011PTC061371

Company & Directors' Information:- L N PROJECTS PRIVATE LIMITED [Strike Off] CIN = U45200TG2004PTC043064

Company & Directors' Information:- H B PROJECTS PVT LTD [Amalgamated] CIN = U45201WB1993PTC058846

Company & Directors' Information:- I. T. G PROJECTS PRIVATE LIMITED [Active] CIN = U74899DL1994PTC063342

Company & Directors' Information:- P. S. PROJECTS PRIVATE LIMITED [Converted to LLP and Dissolved] CIN = U70109WB2011PTC170655

Company & Directors' Information:- A R N PROJECTS PRIVATE LIMITED [Strike Off] CIN = U45202MH2010PTC199122

Company & Directors' Information:- S P PROJECTS (INDIA) PRIVATE LIMITED [Active] CIN = U45400DL2010PTC203910

Company & Directors' Information:- J R PROJECTS PRIVATE LIMITED [Strike Off] CIN = U70109HR2012PTC045119

Company & Directors' Information:- C N R PROJECTS INDIA PRIVATE LIMITED [Active] CIN = U45201KA2007PTC041355

Company & Directors' Information:- LOTUS PRIVATE LIMITED [Active] CIN = U99999MH1963PTC012789

Company & Directors' Information:- A J PROJECTS (INDIA) PRIVATE LIMITED [Strike Off] CIN = U45201MH2006PTC164622

Company & Directors' Information:- J M PROJECTS PRIVATE LIMITED [Active] CIN = U45200MP2007PTC019336

Company & Directors' Information:- L S S PROJECTS PRIVATE LIMITED [Active] CIN = U45400UP2013PTC059508

Company & Directors' Information:- A TO Z PROJECTS PRIVATE LIMITED [Strike Off] CIN = U70101DL1995PTC069527

Company & Directors' Information:- G I T T PROJECTS PRIVATE LIMITED [Strike Off] CIN = U45201TG2006PTC051193

Company & Directors' Information:- Z & I PROJECTS PRIVATE LIMITED [Strike Off] CIN = U45309TN2007PTC064972

Company & Directors' Information:- B. G. PROJECTS PRIVATE LIMITED [Active] CIN = U45400MH2012PTC231270

Company & Directors' Information:- P S R PROJECTS INDIA PRIVATE LIMITED [Active] CIN = U45400TG2015PTC101191

Company & Directors' Information:- E & E PROJECTS PRIVATE LIMITED [Active] CIN = U45400UP2015PTC075033

Company & Directors' Information:- B B R PROJECTS PRIVATE LIMITED [Active] CIN = U45200TG2005PTC045165

Company & Directors' Information:- M V R PROJECTS PRIVATE LIMITED [Active] CIN = U45200TG2005PTC045166

Company & Directors' Information:- L V S PROJECTS PRIVATE LIMITED [Under Process of Striking Off] CIN = U45200TG2010PTC068286

Company & Directors' Information:- R N V PROJECTS PRIVATE LIMITED [Active] CIN = U70102UP2011PTC044240

Company & Directors' Information:- K L PROJECTS PRIVATE LIMITED [Active] CIN = U27104DL2003PTC119655

Company & Directors' Information:- K S M PROJECTS PRIVATE LIMITED [Active] CIN = U45400DL2009PTC194824

Company & Directors' Information:- 3 G PROJECTS PRIVATE LIMITED [Strike Off] CIN = U45400DL2015PTC276736

Company & Directors' Information:- I S R PROJECTS PRIVATE LIMITED [Active] CIN = U74140DL2005PTC138210

Company & Directors' Information:- L V PROJECTS PRIVATE LIMITED [Active] CIN = U74140DL2014PTC272838

Company & Directors' Information:- M K PROJECTS PRIVATE LIMITED [Strike Off] CIN = U45201DL2002PTC117787

Company & Directors' Information:- B V M PROJECTS PRIVATE LIMITED [Active] CIN = U45201DL2004PTC131352

Company & Directors' Information:- K. J. S. PROJECTS PRIVATE LIMITED [Active] CIN = U70109DL2006PTC152898

Company & Directors' Information:- V N R PROJECTS PRIVATE LIMITED. [Active] CIN = U45400AP2008PTC060896

Company & Directors' Information:- C R R PROJECTS PRIVATE LIMITED [Active] CIN = U45400AP2015PTC097217

Company & Directors' Information:- A R P PROJECTS PRIVATE LIMITED [Active] CIN = U45200HR2012PTC044979

Company & Directors' Information:- H V PROJECTS PVT LTD [Active] CIN = U45202HR1997PTC033617

Company & Directors' Information:- V & V PROJECTS PRIVATE LIMITED [Strike Off] CIN = U70109KA2005PTC037578

Company & Directors' Information:- M S S PROJECTS PRIVATE LIMITED [Strike Off] CIN = U45202KA2005PTC037905

Company & Directors' Information:- C AND T PROJECTS PRIVATE LIMITED [Strike Off] CIN = U74140GJ2009PTC057480

Company & Directors' Information:- A AND B PROJECTS PRIVATE LIMITED [Active] CIN = U45201GJ2007PTC051077

Company & Directors' Information:- B. P. S. R. PROJECTS PRIVATE LIMITED [Active] CIN = U70109RJ2018PTC063238

Company & Directors' Information:- R M S PROJECTS PVT LTD [Strike Off] CIN = U74210DL1975PTC007946

Company & Directors' Information:- A. R. PROJECTS PRIVATE LIMITED [Strike Off] CIN = U40200DL2007PTC161559

Company & Directors' Information:- LOTUS PRIVATE LIMITED. [Not available for efiling] CIN = U99999MN1963PLC012789

    CWP No. 22219 of 2019

    Decided On, 06 May 2020

    At, High Court of Punjab and Haryana

    By, THE HONOURABLE MRS. JUSTICE LISA GILL

    For the Appellant: Sangram Singh Saron, Advocate. For the Respondents: ---------



Judgment Text


1. The petitioner is stated to be a private limited company incorporated under the Companies Act, 1956 (for short Act), dealing in the development of real estate in various states of India, including the State of Punjab.

2. This writ petition has been filed, seeking quashing of order dated 22.11.2017 as well as order dated 23.05.2019, Annexures P-3 and P-4, respectively, passed by the State Consumer Disputes Redressal Commission, Punjab, Chandigarh (for short SCDRC).

3. A complaint under Section 17 of the Consumer Protection Act, 1986 (for short C.P.Act), was filed by respondents No. 2 and 3, seeking a refund of the amount of Rs.18,11,578/-along with interest at the rate of 18% per annum, besides compensation. It is averred in the complaint that the present petitioner/builder had come up with the project known as City Centre at Kharar-Landran Road, District Mohali and had offered units/shops for sale in the said project. Respondents No. 2 and 3, sought to purchase the said units, as detailed in the complaint, for the amount detailed therein as well. Application form dated 21.09.2010 along with the requisite cheques was submitted by them. Shop No. 33, Upper Ground Floor (UGF) was allotted on 23.11.2010 for the total sum of Rs.18, 11, 578/- (Rs.17, 60, 593/- as the Basic Sale Price and Rs.50,985/- as service tax). Loan of Rs.12,50,000/- was obtained by respondents No. 2 and 3, at the rate of 13.5% per annum out of which Rs.10 lakhs stood disbursed to the present petitioner. Possession of the unit was to be delivered within 3 years from the date of booking/allotment, but the petitioner has claimed to have failed to hand over, not only the possession thereof within the stipulated period but it is also claimed by the respondents that no development work was carried out by the petitioner at the site.

4. Complaint was resisted by the present petitioner. The petitioner raised an objection that respondents no. 2 and 3 were not consumers as defined under the C.P. Act, as the unit was purchased for a commercial purpose to run tuition business and not for personal use. Respondents no. 2 and 3, were also stated to be defaulters and that the alleged period of three (03) years for delivery of possession was tentative and was to run from the date of receipt of all requisite sanctions/approvals/permission from the competent authority/authorities. Therefore, time it was contended, was not the essence of the contract for delivery of possession. Reliance was also placed by the petitioner upon the arbitration clause in the allotment letter. Receipt of Rs. 18, 11, 578/-by the petitioner from respondents no. 2 and 3 for the purchase of the commercial unit was, however, admitted.

5. Learned SCDRC, vide impugned order dated 22.11.2017, Annexure P-3, held respondents no. 2 and 3, to be entitled to the refund of the amount deposited by them along with interest at the rate of 12% per annum, besides a sum of Rs.50,000/- as compensation. The petitioner was directed to comply with the order within 30 days of receipt of copy of order dated 20.11.2017.

6. The petitioner, admittedly did not challenge order dated 22.11.2017 passed by the learned SCDRC, before the National Consumer Dispute Redressal Commission (for short NCDRC).

7. Respondents no. 2 and 3, filed an execution application, wherein bailable warrants vide order dated 23.5.2019, Annexure P-4, have been issued against the directors of the petitioner company. Present petition was filed in August 2019.

8. Learned counsel for the petitioner, at the outset was faced with the question of maintainability of this writ petition, as the impugned order dated 22.11.2017, has been passed by the SCDRC and a specific remedy of appeal is specifically provided under the C.P. Act. As per section 19 of the C.P. Act, an efficacious remedy of filing an appeal before the NCDRC is clearly provided. Learned counsel for the petitioner however argued that as the learned SCDRC had no authority or jurisdiction to take cognizance of any matter covered under the Real Estate Regulatory Authority, Act 2013 (for short RERA), which is a complete code in itself, there is no necessity of filing an appeal before the National Commission. It is vehemently argued that the RERA, is a comprehensive enactment, complete in itself and it deals with all the disputes which may arise between a developer and the allottee. Some of the provisions of the RERA, it is submitted came into force w.e.f., 01.05.2016 and by way of a subsequent notification dated 19.04.2017, Sections 3 to 19, 40, 59 to 70, 79 and 80 of RERA, came into force w.e.f., 01.05.2017.

9. Learned counsel for the petitioner refers to Section 79 of RERA to submit that jurisdiction of the Civil Court to entertain any suit or proceedings in respect of any matter, which is covered under the RERA, is barred. It is thus submitted that the option of the consumer to approach the Consumer Forum/Commission under the C.P. Act, came to an end w.e.f., 01.05. 2017. No complaint etc., could thus have been filed before or entertained by the Commission, thereafter and the pending complaints before the Commission were required to be transferred to RERA. It is argued that in view of the conflict between the two legislations i.e., the RERA and the C.P. Act, it is the provisions of RERA, which would be applicable and respondents no. 2 and 3 had no right to approach the Consumer Commission. The complaint, if pending should have been returned with liberty to the complainant to avail the remedy available to him/them. It is thus submitted that impugned order dated22.11.2017 as well as order dated 23. 05.2019 annexed as Annexures P-3 and P-4, respectively, are liable to be set aside for want of jurisdiction. It is further argued that the Consumer Commission being coram non judice, it is only a writ court which can set aside the impugned orders dated 22.11.2017 and 23.05.2019. Thus, in this view of the matter, it is urged that the present writ petition is maintainable. In a similar vein it is argued that the provisions of the RERA and the C.P. Act, are not overlapping, but are repugnant and conflicting to each other. Therefore, in such a situation it is the provisions of the RERA which are applicable in the facts and circumstances of the case. The complaint filed by respondents No. 2 and 3 before the learned SCDRC, it is argued is not maintainable. Learned counsel for the petitioner relies upon the judgements of the Honble Supreme Court in K.P. Manu v. Chairman, Scrutiny Committee for Verification of Community Certificate, (2015) 4 SCC 1 and Embassy Property Developments Private Limited v. State of Karnataka and others, Civil appeal Nos. 9170, 9171 and 9172 of 2019 decided on 03.12.2019. It is thus prayed that this writ petition be allowed and impugned order dated 22. 11. 2017 as well as order dated 23. 05. 2019, Annexures P-3 and P-4 respectively, be set aside.

10. I have heard learned counsel for the petitioner at length and have gone through the file with his able assistance.

11. Filing of the complaint before the learned SCDRC by respondents no. 2 and 3 and a decision thereon by the Commission on 22.11.2017, is not in dispute. Petitioner, admittedly, did not challenge order dated22. 11. 2017 before the National Commission, as provided under Section 19 of the C.P. Act, but chose to challenge the said order in the present writ petition, filed in August 2019.

12. At this stage, it is relevant to note that some of the provisions of the RERA came into force w.e.f., 01.05.2016 and the rest of them on 01.05.2017. Complaint under Section 17 of the C.P. Act was filed by respondents no. 2 and 3, on 13.07.2017, Annexure P-1. Written statement/reply, Annexure P-2, was filed by the present petitioner on 27.09.2017. A perusal thereof reveals that undeniably, no objection has been raised by the petitioner in the said written statement/reply in respect to lack of jurisdiction of the Commission in this respect, though learned counsel for the petitioner has argued that the question of jurisdiction can be raised by the petitioner at any stage and even in the absence of any specific objection being raised in the written statement, as the same is a question of law. Be that as it may, I do not find any merit in the arguments raised by learned counsel for the petitioner for the reasons as discussed here under.

13. There is no dispute that the RERA is a complete code in itself. A regulatory authority has been set up for regulation and promotion of the real estate Sector and to ensure sale of plots, apartments etc., in an efficient and transparent manner, besides protecting the interest of the consumers in this Sector and to further establish an adjudicating mechanism for speedy dispute redressal, besides establishing an Appellate Tribunal for hearing the appeals from the decisions, directions and orders of the Regulatory Authority. However, at the same time Section 88 of RERA specifies that the provisions of this act are not in derogation of the provisions of any other law, for the time being in force. Section 88 of the RERA reads as under:-

'The provisions of this Act shall be in addition to, and not in derogation of, the provisions of any other law for the time being in force.'

14. Learned counsel for the petitioner had been unable to deny that the Honble Supreme Court in Pioneer Urban Land and Infrastructure Ltd and another v. Union of India and others (2019) 8 SCC 416 , while adjudicating upon the Insolvency and Bankruptcy Code, 2016, with respect to the status of the allottees of the real estate projects/homebuyers, has specifically held that the remedies afforded to the allottees of the plots/apartments etc. , under various statutes are concurrent remedies with the said allottees being in a position to avail their remedies under the C.P Act, RERA as well as triggering of the Bankruptcy Code, 2016.While referring to Section 88 of RERA, the Honble Supreme Court in Pioneer Urban Land and Infrastructure Ltd case (supra) , observed as under:-

'99. The Amendment Act to the Code does not infringe Articles 14, 19(1)(g) read with Article 19(6), or 300-A of the Constitution of India.

100. RERA is to be read harmoniously with the Code, as amended by the Amendment Act. It is only in the event of conflict that the Code will prevail over RERA. Remedies that are given to the allottees of flats/apartments are therefore concurrent remedies, such allottees of flats/apartments being in a position to avail of remedies under the Consumer Protection Act, 1986, RERA as well as the triggering of the Code.'

15. Reference was also made by the Honble Supreme Court to the proviso to Section 71(1) of the RERA in Para No. 30 of the said judgement, wherein it is observed as under:-

'That another parallel remedy is available is recognised by RERA itself in the proviso to Section 71(1), by which an allottee may continue with an application already filed before the Consumer Protection Fora, he being given the choice to withdraw such complaint and file an application before the adjudicating officer under RERA read with Section 88.'

16. Therefore, in view of the position as above, it cannot be held that jurisdiction of the Consumer Commission under the

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C.P. Act is ousted with the promulgation of the RERA, so as to render the impugned orders a nullity and non-est. There is no repugnancy or conflict between the C.P. Act and the RERA as was argued by learned counsel for the petitioner. The remedies sought/availed by respondents no. 2 and 3 under the C.P. Act is clearly overlapping with the provisions of the RERA. The Honble Supreme Court in Pioneer Urban land case (supra) has clearly held that in such circumstances an allottee is at liberty to avail any of the remedies available to him under the various statutes in this respect. 17. In the given facts and circumstances, the judgements of the Honble Supreme Court in K.P.Manus case (supra) and Embassy Property Developments Private Limiteds case (supra) , are not relevant for the adjudication of the present controversy. The present writ petition, challenging orders dated 22. 11. 2017 and 23.05.2019, is clearly not maintainable, in the wake of the specific remedy of appeal which is provided under Section 19 of the C.P. Act. The petitioners remedy clearly lies elsewhere. 18. This writ petition is accordingly dismissed being not maintainable. It is clarified that there is no expression of opinion on the merits of the case in hand.
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