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Praveen @ Parveen Kumar Jain & Another v/s Earth Infrastructures Ltd., (Through its MD) & Another


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Company & Directors' Information:- EARTH INFRASTRUCTURES LIMITED [Active] CIN = U45400DL2007PLC164905

Company & Directors' Information:- D B INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U04520MP2006PTC018493

Company & Directors' Information:- R S INFRASTRUCTURES LIMITED [Active] CIN = U45201PB1997PLC020316

Company & Directors' Information:- EARTH CORPORATION LIMITED [Active] CIN = U45400MH2007PLC171045

Company & Directors' Information:- K R INFRASTRUCTURES LIMITED [Active] CIN = U73100TG1992PLC013995

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Company & Directors' Information:- C 4 INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45201MH2013PTC242843

Company & Directors' Information:- B S V R INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45209TG2009PTC064901

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Company & Directors' Information:- J L INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45200TN2008PTC066965

Company & Directors' Information:- T & C INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U70102TG2008PTC060995

Company & Directors' Information:- U R C INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45200TG2008PTC058894

Company & Directors' Information:- R V A INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U70102UP2013PTC056289

Company & Directors' Information:- S R G INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U74110DL2005PTC134967

Company & Directors' Information:- S R G INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U70101DL2005PTC134967

Company & Directors' Information:- N. C. R. INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45400UP2008PTC034623

Company & Directors' Information:- PARVEEN JAIN AND COMPANY PRIVATE LIMITED [Active] CIN = U74899DL1995PTC073021

Company & Directors' Information:- P T INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U51909DL2007PTC159635

Company & Directors' Information:- S. L. INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45203PB2007PTC031300

Company & Directors' Information:- V C H INFRASTRUCTURES PRIVATE LIMITED [Under Process of Striking Off] CIN = U45203KL2011PTC028762

Company & Directors' Information:- P A INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45208TN2009PTC071929

Company & Directors' Information:- A E K INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45309TN2009PTC071702

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Company & Directors' Information:- M A M INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U70109KA2012PTC062160

Company & Directors' Information:- P N INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U45201OR2010PTC012647

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Company & Directors' Information:- J S K INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45200MH2005PTC156097

Company & Directors' Information:- S A INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U45400WB2013PTC192691

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Company & Directors' Information:- INFRASTRUCTURES PRIVATE LIMITED [Under Process of Striking Off] CIN = U45200JH2007PTC012792

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Company & Directors' Information:- V. J. S. INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U74999UP2008PTC035636

Company & Directors' Information:- K R M INFRASTRUCTURES (INDIA) PRIVATE LIMITED [Strike Off] CIN = U45209TG2011PTC073850

Company & Directors' Information:- M D INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45201CH2001PTC024224

Company & Directors' Information:- V K INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U45400UP2008PTC034415

Company & Directors' Information:- EARTH INDIA PRIVATE LIMITED [Strike Off] CIN = U74899DL1993PTC056118

Company & Directors' Information:- K Y INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45201DL2004PTC127815

Company & Directors' Information:- A K C INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45200KL2010PTC025716

Company & Directors' Information:- D N D INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U45203PN2008PTC133243

Company & Directors' Information:- G V R INFRASTRUCTURES INDIA PRIVATE LIMITED [Strike Off] CIN = U45209AP2008PTC059504

Company & Directors' Information:- K & K INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U74120KA2006PTC040900

Company & Directors' Information:- A & G INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U31900PB2012PTC036358

Company & Directors' Information:- Y R INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45201RJ2015PTC047298

Company & Directors' Information:- U D INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45400MH2010PTC203382

Company & Directors' Information:- J W INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U74120MH2015PTC268554

Company & Directors' Information:- G AND G INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U45200MH2004PTC147316

Company & Directors' Information:- A. N. Y. INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45206MH2013PTC243735

Company & Directors' Information:- J V S M S INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U45200TG2010PTC070371

Company & Directors' Information:- K S V V INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U45209TG2010PTC069359

Company & Directors' Information:- A V R INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U45400DL2009PTC186399

Company & Directors' Information:- A P S INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U70109DL2013PTC248564

Company & Directors' Information:- R R INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U70109DL2006PTC150324

Company & Directors' Information:- S D P INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U45200HR2013PTC048666

Company & Directors' Information:- B P K INFRASTRUCTURES PRIVATE LIMITED [Active] CIN = U45203KA2009PTC049331

Company & Directors' Information:- T M R INFRASTRUCTURES PRIVATE LIMITED [Strike Off] CIN = U45400TG2007PTC054647

Company & Directors' Information:- I-EARTH INDIA PRIVATE LIMITED [Active] CIN = U70109RJ2020PTC072378

    Consumer Case No. 1730 of 2016

    Decided On, 21 November 2017

    At, National Consumer Disputes Redressal Commission NCDRC

    By, THE HONOURABLE MR. JUSTICE V.K. JAIN
    By, PRESIDING MEMBER

    For the Complainants: Kajal Chandra, Prerna Chopra, Viren Kapur, Advocates. For the Opposite Parties: Himanshu, Abhay Kumar, Advocates.



Judgment Text

Oral:

1. The complainant booked a residential flat with the opposite party in a project namely ‘Earth Copia’, which the opposite party was to develop in Sector-112 of Gurgaon. The opposite party allotted residential Unit No.404 in Tower G having super area of 1835 sq. ft. to him for a consideration of Rs.81,78,580/-. The complainants having opted for a construction linked payment plan, the aforesaid amount was payable in the following manner:

i. At the time of booking : 10% of the BSP

ii. Within 45 days from booking : 15% of the BSP

iii. Within 120 days from booking : 10% of the BSP plus 50% of the EDC and IDC

iv. At start of Excavation Work : 10% of the BSP

v. At start of Basement Slab : 10% of the BSP plus 50% of the EDC and IDC

vi. At start of 2nd floor work : 5% of the BSP

vii. At start of 04th floor work : 5% of the BSP

viii. At start of 07th floor work : 5% of the BSP plus 50% of 3rd and 4th floor PLC plus 50% of Park Facing PLC plus 50% of road / corner facing PLC

ix. At start of 10th floor work : 5% of the BSP

x. At start 12th floor work: 5% of BSP

xi. At the start of 14th Floor work : 5% of the BSP

xii. At start of Internal Plaster : 5% of the BSP plus 50% of 3rd and 4th floor PLC plus 50% of Park Facing PLC plus 50% of road / corner facing PLC

xiii. On laying of flooring : 5% of the BSP

xiv. On offer of Possession : 5% plus 100% of ECC plus 100% of IFMS plus 100% of EEC and FFC plus 100% of Power back-up charges'.

2. The complainant has paid a sum of Rs.58,74,142.00 to the opposite party in installments, the last payment having been made on 25.7.2015. The possession as per the buyers agreement dated 31.05.2012 was to be delivered within three years from the execution of the said agreement, though the opposite party was allowed a grace period of six months. Thus, including the grace period, the possession ought to have been delivered by 30.11.2015. The grievance of the complainant is that despite they having paid a sum of Rs.58,74,142.00 to the opposite party, the construction of the flat allotted to him is not even complete. The complainants are therefore before this Commission, seeking refund of the entire amount paid along with compensation the form of simple of interest.

3. The complaint has been resisted by the opposite party which has taken a preliminary objection that this Commission does not have the pecuniary jurisdiction to entertain the complaint. It is also alleged that the complainant has defaulted in making payment in terms of the payment plan agreed by him since 80% of the sale consideration has become due from him. It is further stated in the reply to the complaint that the construction has already reached upto 12th floor. It is however, not disputed that the construction of the flat allotted to the complainant is not complete, though the learned counsel for the opposite party states that the construction is likely to be completed by April, 2018. He further states that the Directors of the opposite party are already in custody.

4. In terms of Section 21 of the Consumer Protection Act, this Commission possesses the requisite pecuniary jurisdiction to entertain the complaint, where the value of the goods or services, as the case may, and the compensation, if any, claimed by the complainants exceeds Rupees one crore. As held by a Three-Members Bench of this Commission in Ambrish Kumar Shukla Vs. Ferrous Infrastructure Pvt. Ltd. CC No. 97 of 2016, decided on 07.10.2016, the value of the services in such cases means, the aggregate consideration agreed to be paid by the buyer to the builder. Therefore, the agreed sale consideration in this case, being Rs.81,78,580/-, the aforesaid would be value of the services hired or availed by the complainant. If compensation claimed by the complainant is added to the aforesaid amount, the aggregate comes to more than Rupees one crore. This Commission therefore possesses the requisite pecuniary jurisdiction to entertain the complaint.

5. As regards, the alleged default on the part of the complainant, it would be seen form the payment plan agreed between the parties that 65% of the BSP was required to be paid by the start of 4th floor work. The (viii) installment was payable at the start of the 7th floor work, (ix) installment was payable at the start of 10th floor (x) installment was payable at the start of 12th floor work. The complainant made last payment in July, 2015, as would be evident from the Sales Customer Ledger of the opposite party. He paid more than 65% of the Basic Sale Price by that date. There is no evidence or even an allegation that 7th floor work had already started by the time last payment was made by the complainant. The written version filed by the opposite party does not show when the 7th floor work, 10th floor work and 12th floor work started. It is also not known whether the aforesaid work started before filing of this complaint or after filing of this complaint. In the absence of the aforesaid particulars, and the proof thereof, the complainant cannot be said to be a defaulter in payment of viii, ix and x installments. In any case, if the complainant was in default in making payment, the opposite party ought to have cancelled his installment and could even have forfeit the Earnest Money as per the terms and conditions of the Buyers agreement. That having not been done, the opposite party is deemed to have condoned the aforesaid default. Consequently, the relief sought by the complainant cannot be denied on account of the aforesaid alleged defaults.

6. It is an admitted position that the construction of the flat allotted to the complainant is not complete even till date, though more than two years have already expired from the time period stipulated for completing the said construction. The complainant therefore cannot be made to wait indefinitely for the possession of the flat allotted to him. This is more so, considering the situation where even the Directors of the builder company are said to be in judicial custody. The complainants therefore are entitled to refund of the entire amount paid by them along with appropriate compensation.

7. The learned counsel for the complainants states on instructions from one of the complainants, who is present in the Court, that though the complainants have claimed compensation in the form of simple interest @ 24% per annum, they in order to avoid further litigation in the matter are restricting their claim to refund of t

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he principal amount paid by them along with compensation in the form interest @ 10% per annum and the cost of litigation. 8. The complaint is therefore disposed of with the following directions: (i) The opposite party shall refund the entire principal amount of Rs.58,74,142.00 received from the complainant along with compensation in the form of simple interest @ 10% per annum from the date of each payment till the date on which the entire amount long with compensation in the form of simple interest is refunded. (ii) The opposite party shall pay Rs.25,000/- as the cost of litigation to the complainants (iii) The payment in terms of this order shall be made within three months from today.
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