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Rekha Sharma & Another v/s M/s. Spaze Towers Pvt. Ltd.

    Consumer Case No. 2198 of 2019

    Decided On, 08 October 2021

    At, National Consumer Disputes Redressal Commission NCDRC

    By, THE HONOURABLE MR. DINESH SINGH
    By, PRESIDING MEMBER & THE HONOURABLE MR. JUSTICE KARUNA NAND BAJPAYEE
    By, MEMBER

    For the Complainants: Sushil Kaushik, Advocate (in physical hearing), Sonam Priya, Advocate. For the Opposie Parties: Karan Grover, Advocate.



Judgment Text

Taken up through video conferencing.

1. Ms. Sonam Priya, learned counsel for the complainants submits, on instructions, that the matter has been settled.

Mr. Karan Grover, learned counsel for the opposite party confirms, on instructions.

2. No comments of this Commission on the contents and ingredients of the settlement said to have been arrived at.

3. Ms. Sonam Priya, learned counsel for the complainants further submits, on instructions, that the complainants wish to withdraw their complaint.

Mr. Sushil Kaushik, learned counsel for the complainants submits, on his own volition, that liberty be provided to the complainants to revive their complaint, if they so wish, by filing appropriate application within 30 days from today.

4. Having regard to the submissions made, the instant complaint no. 2198 of 2019 is dismissed as withdrawn, with unfettered unconditional liberty to the complainants to revive their complaint, if they so wish, by filing appropriate application within 30 days from today. Mr. Karan Grover, learned counsel for the opposite party has no objection to the afore liberty.

5. The Registry is requested to send a copy each of this Order to all parties in the complaint and to all learn

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ed counsel appearing today within three days. The stenographer is requested to upload this Order on the website of this Commission immediately.
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