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


CHANDER KANT PURI VERSUS M/S. SKIPPER TOWERS PVT. LTD.

    Original Petition No. 97 of 1991
    Decided On, 05 May 1994
    At, National Consumer Disputes Redressal Commission NCDRC
    By, THE HONOURABLE MR. JUSTICE V. BALAKRISHNA ERADI
    By, PRESIDENT
    By, MR. Y. KRISHAN & HON'BLE MR. JUSTICE B.S. YADAV
    By, MEMBERS
    For the Appearing Parties: -------


Judgment Text
Hon'ble Mr. Justice V. Balakrishna Eradi, President?


Notwithstanding the Opposite Party having been duly served with a notice, it has not chosen to enter appearance or file any statement of objections. The Complainant has filed his sworn affidavit in support of the averments contained in the complaint petition. We accept the averments contained in the affidavit and hold that the Complainant has made out his claim for reliefs as against the Opposite Party. Accordingly we direct that the Opposite Party shall refund to the Complainant the full amount of Rs. 8,55,000/- which had been deposited with the Opposite Party by the Complainant with interest at 18% per annum from the date on which the amount was deposited in different instalments. The full amount payable by the Opposite Party to the Complainant as above shall be paid within three months from today failing wh

Please Login To View The Full Judgment!
ich steps under Section 27 of the Consumer Protection Act will be taken against the Opposite Party.
O R