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



Satnam Singh v/s Ansal Properties & Infrastructure Ltd. & Others


Company & Directors' Information:- ANSAL PROPERTIES AND INFRASTRUCTURE LIMITED [Active] CIN = L45101DL1967PLC004759

Company & Directors' Information:- B G H PROPERTIES PRIVATE LIMITED [Active] CIN = U70100MH2000PTC127785

Company & Directors' Information:- G K S INFRASTRUCTURE LIMITED [Active] CIN = L45400DL1985PLC021038

Company & Directors' Information:- A INFRASTRUCTURE LIMITED [Active] CIN = L25191RJ1980PLC002077

Company & Directors' Information:- K D P INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U74899DL1993PTC054780

Company & Directors' Information:- K P INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45203GJ2004PTC043482

Company & Directors' Information:- C INFRASTRUCTURE CORPORATION LIMITED [Strike Off] CIN = U61100DL1982PLC013968

Company & Directors' Information:- B & G INFRASTRUCTURE COMPANY PRIVATE LIMITED [Active] CIN = U40105TN2001PTC047408

Company & Directors' Information:- O B INFRASTRUCTURE LIMITED [Active] CIN = U45200TG2006PLC049067

Company & Directors' Information:- K U INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45206TG2008PTC096209

Company & Directors' Information:- K L PROPERTIES PRIVATE LIMITED [Active] CIN = U45200MH2010PTC206964

Company & Directors' Information:- Y T INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45202MH2010PTC206409

Company & Directors' Information:- H J PROPERTIES PVT LTD [Active] CIN = U45202WB1981PTC033681

Company & Directors' Information:- C L N PROPERTIES PRIVATE LIMITED [Active] CIN = U45200KA2008PTC046246

Company & Directors' Information:- S K R PROPERTIES PRIVATE LIMITED [Amalgamated] CIN = U45201HR2003PTC057154

Company & Directors' Information:- N K B INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200HR2011PTC042402

Company & Directors' Information:- D V PROPERTIES PVT LTD [Active] CIN = U45209GJ1988PTC010660

Company & Directors' Information:- R K D INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45209WB2009PTC131919

Company & Directors' Information:- B AND B INFRASTRUCTURE LIMITED [Active] CIN = U85110KA1987PLC008488

Company & Directors' Information:- K A J INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70101DL2011PTC217204

Company & Directors' Information:- B H PROPERTIES PRIVATE LIMITED [Active] CIN = U70101PB1998PTC020905

Company & Directors' Information:- S D S PROPERTIES PVT LTD [Active] CIN = U70101AS1997PTC005091

Company & Directors' Information:- A .K . PROPERTIES PRIVATE LIMITED [Active] CIN = U45400WB2007PTC115209

Company & Directors' Information:- J P S PROPERTIES LIMITED [Active] CIN = U45200AP2006PLC049669

Company & Directors' Information:- U C C INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201MH2003PTC139844

Company & Directors' Information:- J G PROPERTIES PVT LTD [Active] CIN = U45201WB1996PTC077695

Company & Directors' Information:- R L INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70102UP2010PTC041755

Company & Directors' Information:- L K INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400MH2010PTC203711

Company & Directors' Information:- B S R INFRASTRUCTURE PRIVATE LIMITED [Converted to LLP and Dissolved] CIN = U70101KA2006PTC038204

Company & Directors' Information:- V A S PROPERTIES PRIVATE LIMITED [Active] CIN = U45201DL2006PTC146450

Company & Directors' Information:- B N A INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201MH2006PTC163769

Company & Directors' Information:- C. AND J. PROPERTIES PRIVATE LIMITED [Active] CIN = U70109WB1982PTC035128

Company & Directors' Information:- V V A PROPERTIES PRIVATE LIMITED [Active] CIN = U45201TN2007PTC063619

Company & Directors' Information:- S K J INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45102MH2001PTC131284

Company & Directors' Information:- P. S. K. PROPERTIES PRIVATE LIMITED [Active] CIN = U45400MH2007PTC175842

Company & Directors' Information:- K B A INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45202MH2009PTC194291

Company & Directors' Information:- V P M INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45400TN2011PTC082368

Company & Directors' Information:- K INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201GJ2009PTC056299

Company & Directors' Information:- P Z PROPERTIES PRIVATE LIMITED [Active] CIN = U70102MH2010PTC198765

Company & Directors' Information:- A H PROPERTIES PRIVATE LIMITED [Active] CIN = U70101MH2003PTC143019

Company & Directors' Information:- A K D PROPERTIES PRIVATE LIMITED [Active] CIN = U45201WB1997PTC083316

Company & Directors' Information:- S L PROPERTIES LTD. [Not available for efiling] CIN = U70101WB1986PLC040219

Company & Directors' Information:- I E S PROPERTIES LTD [Active] CIN = U70109WB1982PLC035175

Company & Directors' Information:- D G INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45401MH2004PTC146369

Company & Directors' Information:- E. A. PROPERTIES PRIVATE LIMITED [Active] CIN = U70102DL2007PTC164114

Company & Directors' Information:- E K INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200TN2008PTC066962

Company & Directors' Information:- A & A INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U74899DL1976PTC008196

Company & Directors' Information:- K L N INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70100KA2013PTC070361

Company & Directors' Information:- SATNAM INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45203WB2005PTC103751

Company & Directors' Information:- G & L PROPERTIES PRIVATE LIMITED [Active] CIN = U45201DL2005PTC138314

Company & Directors' Information:- C P INFRASTRUCTURE PVT LTD [Active] CIN = U45201DL2005PTC143865

Company & Directors' Information:- A G M PROPERTIES PRIVATE LIMITED [Active] CIN = U70101DL2008PTC179413

Company & Directors' Information:- G. R. INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200MH2005PTC152633

Company & Directors' Information:- S H PROPERTIES PRIVATE LIMITED [Active] CIN = U70100PB2004PTC027766

Company & Directors' Information:- R P INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200MH2003PTC141340

Company & Directors' Information:- K. J. INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201MH2006PTC165014

Company & Directors' Information:- B S Y INFRASTRUCTURE PRIVATE LIMITED. [Active] CIN = U70101HR2006PTC064456

Company & Directors' Information:- A.T. PROPERTIES PRIVATE LIMITED [Converted to LLP] CIN = U45201DL2003PTC121997

Company & Directors' Information:- O C G PROPERTIES PRIVATE LIMITED [Active] CIN = U74899DL1993PTC055648

Company & Directors' Information:- S. A. PROPERTIES PRIVATE LIMITED [Active] CIN = U45201WB2003PTC096528

Company & Directors' Information:- S Y S PROPERTIES PRIVATE LIMITED [Converted to LLP] CIN = U45201DL2005PTC136185

Company & Directors' Information:- M AND S INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45400TN2011PTC083038

Company & Directors' Information:- G B K INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45202MH2008PTC177202

Company & Directors' Information:- G K INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45200GJ2005PTC046213

Company & Directors' Information:- G S M INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201DL2004PTC125377

Company & Directors' Information:- B P PROPERTIES LIMITED [Strike Off] CIN = U31402WB1978PLC031367

Company & Directors' Information:- N R T PROPERTIES PVT LTD [Active] CIN = U45209WB1991PTC051310

Company & Directors' Information:- V K M INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400UP2008PTC034606

Company & Directors' Information:- R V M PROPERTIES PRIVATE LIMITED [Active] CIN = U70101KL2004PTC017107

Company & Directors' Information:- J S PROPERTIES PRIVATE LIMITED [Active] CIN = U74899DL1986PTC025742

Company & Directors' Information:- H K L PROPERTIES PVT LTD [Active] CIN = U70102WB1991PTC052688

Company & Directors' Information:- A V INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45203WB2006PTC111599

Company & Directors' Information:- S. J. INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200DL2006PTC155904

Company & Directors' Information:- S R G PROPERTIES PRIVATE LIMITED [Active] CIN = U70101DL2004PTC130413

Company & Directors' Information:- B. N. S. INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45400MH2010PTC206202

Company & Directors' Information:- B G M INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400WB2011PTC162415

Company & Directors' Information:- J S B PROPERTIES PRIVATE LIMITED [Active] CIN = U70101AS2009PTC009395

Company & Directors' Information:- N K G PROPERTIES PRIVATE LIMITED [Active] CIN = U45201DL2004PTC123972

Company & Directors' Information:- S M V INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200DL2006PTC155016

Company & Directors' Information:- B K PROPERTIES PVT LTD [Strike Off] CIN = U70109WB1988PTC043748

Company & Directors' Information:- N S PROPERTIES PRIVATE LIMITED [Strike Off] CIN = U74899DL1992PTC048064

Company & Directors' Information:- K S INFRASTRUCTURE PRIVATE LIMITED. [Active] CIN = U70101MP2006PTC020722

Company & Directors' Information:- P K PROPERTIES PRIVATE LIMITED [Active] CIN = U71101UP1984PTC006699

Company & Directors' Information:- L R PROPERTIES PRIVATE LIMITED [Active] CIN = U67120WB1995PTC073225

Company & Directors' Information:- T P PROPERTIES PRIVATE LIMITED [Active] CIN = U45202OR1996PTC004603

Company & Directors' Information:- K B S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70101DL2005PTC136641

Company & Directors' Information:- D L H INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U52600JH2010PTC014524

Company & Directors' Information:- G B PROPERTIES PVT LTD [Active] CIN = U70101KL1995PTC008571

Company & Directors' Information:- S N N INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45202KA2011PTC059893

Company & Directors' Information:- C P PROPERTIES LTD [Not available for efiling] CIN = U70109WB1946PLC013479

Company & Directors' Information:- G. V. INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400DL2012PTC234078

Company & Directors' Information:- S A P INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201DL2005PTC141285

Company & Directors' Information:- K S K INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45400DL2008PTC175908

Company & Directors' Information:- B E PROPERTIES PVT LTD [Active] CIN = U70101WB1953PTC021293

Company & Directors' Information:- J P PROPERTIES PRIVATE LIMITED [Active] CIN = U70101WB2004PTC100754

Company & Directors' Information:- N P L INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400CH2009PTC031638

Company & Directors' Information:- K. E. INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400MH2012PTC225658

Company & Directors' Information:- P A S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200DL2006PTC155015

Company & Directors' Information:- A D PROPERTIES PVT LTD [Active] CIN = U70109WB1996PTC080715

Company & Directors' Information:- H & Y PROPERTIES PRIVATE LIMITED [Active] CIN = U45200GJ1992PTC018459

Company & Directors' Information:- D. M. PROPERTIES PRIVATE LIMITED [Active] CIN = U65929DL1997PTC090007

Company & Directors' Information:- G S T INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200MH2006PTC160073

Company & Directors' Information:- B. D. S. K. PROPERTIES PRIVATE LIMITED [Active] CIN = U70109DL2006PTC154094

Company & Directors' Information:- V D PROPERTIES PRIVATE LIMITED [Strike Off] CIN = U70101DL1996PTC075938

Company & Directors' Information:- U G PROPERTIES PVT LTD [Strike Off] CIN = U70200WB1995PTC071199

Company & Directors' Information:- R N J PROPERTIES PVT LTD [Active] CIN = U45201WB1967PTC027195

Company & Directors' Information:- C. L. S. PROPERTIES PRIVATE LIMITED [Active] CIN = U45400WB2009PTC136942

Company & Directors' Information:- P J INFRASTRUCTURE PVT LTD [Active] CIN = U45200MH2006PTC159217

Company & Directors' Information:- T. R. PROPERTIES PRIVATE LIMITED [Active] CIN = U45201MP2007PTC019476

Company & Directors' Information:- G T PROPERTIES PVT LTD [Active] CIN = U70101WB1991PTC053807

Company & Directors' Information:- S B M INFRASTRUCTURE LIMITED [Active] CIN = U70102CH1992PLC012381

Company & Directors' Information:- C V P PROPERTIES PRIVATE LIMITED [Strike Off] CIN = U70101KL1998PTC012178

Company & Directors' Information:- A V C INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70102TG2007PTC056671

Company & Directors' Information:- A O V PROPERTIES PRIVATE LIMITED [Active] CIN = U70109DL1997PTC090222

Company & Directors' Information:- V D INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400WB2008PTC122820

Company & Directors' Information:- R S PROPERTIES PRIVATE LIMITED [Active] CIN = U74899DL1988PTC033977

Company & Directors' Information:- V S PROPERTIES PVT LTD [Active] CIN = U65910WB1987PTC041881

Company & Directors' Information:- S P PROPERTIES PVT LTD [Converted to LLP and Dissolved] CIN = U70101WB1987PTC041860

Company & Directors' Information:- J C PROPERTIES PVT LTD [Active] CIN = U70101WB1993PTC059379

Company & Directors' Information:- O K PROPERTIES PRIVATE LIMITED [Strike Off] CIN = U70101HR1997PTC033560

Company & Directors' Information:- U P PROPERTIES PVT LTD [Active] CIN = U70101WB1986PTC041260

Company & Directors' Information:- P N PROPERTIES PRIVATE LIMITED [Active] CIN = U45200WB2007PTC113489

Company & Directors' Information:- P N S PROPERTIES PRIVATE LIMITED [Active] CIN = U70101WB2005PTC102974

Company & Directors' Information:- S V PROPERTIES PRIVATE LIMITED [Active] CIN = U45202WB1999PTC090204

Company & Directors' Information:- J V D PROPERTIES PRIVATE LIMITED [Active] CIN = U70100MH2005PTC151687

Company & Directors' Information:- D B R PROPERTIES PVT LTD [Amalgamated] CIN = U70101MH1982PTC027347

Company & Directors' Information:- I V M INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45209TG2011PTC073968

Company & Directors' Information:- G M PROPERTIES PVT LTD [Active] CIN = U70101WB1986PTC040953

Company & Directors' Information:- D L K PROPERTIES PRIVATE LIMITED [Active] CIN = U70101WB1997PTC083510

Company & Directors' Information:- H R PROPERTIES PRIVATE LIMITED [Active] CIN = U70101BR1975PTC001212

Company & Directors' Information:- S B PROPERTIES PVT LTD [Active] CIN = U70101WB1972PTC028536

Company & Directors' Information:- P B V PROPERTIES LIMITED [Active] CIN = U70101UP1999PLC024479

Company & Directors' Information:- P AND P PROPERTIES PRIVATE LIMITED [Strike Off] CIN = U45201GJ1987PTC009915

Company & Directors' Information:- S M PROPERTIES PRIVATE LIMITED [Active] CIN = U74899DL1992PTC049871

Company & Directors' Information:- G & G. PROPERTIES PVT LTD [Strike Off] CIN = U70101WB1982PTC035176

Company & Directors' Information:- P H PROPERTIES PRIVATE LIMITED [Active] CIN = U70101RJ2001PTC017154

Company & Directors' Information:- U S INFRASTRUCTURE INDIA PRIVATE LIMITED [Strike Off] CIN = U74999DL2002PTC117525

Company & Directors' Information:- B G R INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45202KA2012PTC065026

Company & Directors' Information:- N. R. INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45202GJ2006PTC049520

Company & Directors' Information:- K. G. R INFRASTRUCTURE PRIVATE LIMITED. [Strike Off] CIN = U70102DL2008PTC177822

Company & Directors' Information:- A L INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200MH2008PTC184347

Company & Directors' Information:- N B INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201OR2008PTC009989

Company & Directors' Information:- C. I. INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45203MP2005PTC018149

Company & Directors' Information:- S M P PROPERTIES PVT LTD [Active] CIN = U70103WB1987PTC042904

Company & Directors' Information:- D C PROPERTIES PRIVATE LIMITED [Active] CIN = U70101WB1981PTC034201

Company & Directors' Information:- S G INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201RJ1999PTC015467

Company & Directors' Information:- V L B PROPERTIES PRIVATE LIMITED [Strike Off] CIN = U45201TZ1997PTC008214

Company & Directors' Information:- F K PROPERTIES PVT LTD [Active] CIN = U70101WB1971PTC027967

Company & Directors' Information:- N S PROPERTIES PRIVATE LIMITED [Strike Off] CIN = U55101UP1990PTC011853

Company & Directors' Information:- R B B A PROPERTIES PRIVATE LIMITED [Strike Off] CIN = U45200MH1975PTC018584

Company & Directors' Information:- V V C PROPERTIES PRIVATE LIMITED [Active] CIN = U70109WB2009PTC139119

Company & Directors' Information:- B F I PROPERTIES PRIVATE LIMITED [Strike Off] CIN = U70101WB1998PTC086405

Company & Directors' Information:- R G R PROPERTIES (P) LTD. [Strike Off] CIN = U45201AP1998PTC028909

Company & Directors' Information:- J N INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201OR2008PTC009789

Company & Directors' Information:- K C INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200PB2008PTC032011

Company & Directors' Information:- C C I INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201TN2007PTC063617

Company & Directors' Information:- A Q INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400MH2010PTC203965

Company & Directors' Information:- A B INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200MH2004PTC144994

Company & Directors' Information:- S AND V PROPERTIES PRIVATE LIMITED [Active] CIN = U70100MH1979PTC021688

Company & Directors' Information:- S A M PROPERTIES PRIVATE LIMITED [Active] CIN = U70100MH2000PTC127137

Company & Directors' Information:- S H A INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45400UP2012PTC049795

Company & Directors' Information:- L V S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200TG2006PTC051289

Company & Directors' Information:- F. M. J. PROPERTIES PRIVATE LIMITED [Active] CIN = U70200WB2009PTC139337

Company & Directors' Information:- R. L. PROPERTIES PRIVATE LIMITED [Strike Off] CIN = U70101WB2007PTC119672

Company & Directors' Information:- B D PROPERTIES PRIVATE LIMITED [Amalgamated] CIN = U45201WB1998PTC086571

Company & Directors' Information:- V H B INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45400DL2008PTC172682

Company & Directors' Information:- J V S PROPERTIES PRIVATE LIMITED [Active] CIN = U74899DL1992PTC049096

Company & Directors' Information:- S S P PROPERTIES PVT LTD [Strike Off] CIN = U17111DL1981PTC011835

Company & Directors' Information:- G A V INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U74999DL2007PTC158113

Company & Directors' Information:- S T PROPERTIES PRIVATE LIMITED [Active] CIN = U70200DL2009PTC195208

Company & Directors' Information:- A P PROPERTIES PRIVATE LIMITED [Active] CIN = U74899DL1995PTC065176

Company & Directors' Information:- H A PROPERTIES PRIVATE LIMITED [Active] CIN = U70101DL1997PTC089386

Company & Directors' Information:- S & I INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400HR2007PTC037191

Company & Directors' Information:- V V S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70100KA2015PTC084214

Company & Directors' Information:- R M M PROPERTIES INDIA PRIVATE LIMITED [Active] CIN = U70200KL2008PTC022190

Company & Directors' Information:- D L INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201CT2018PTC008919

Company & Directors' Information:- G. H. INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45309UP2020PTC126090

Company & Directors' Information:- M R S PROPERTIES PVT LTD [Strike Off] CIN = U45201WB1996PTC076312

Company & Directors' Information:- H D PROPERTIES PRIVATE LIMITED [Strike Off] CIN = U45201PB1996PTC018635

Company & Directors' Information:- B N SINGH PROPERTIES PRIVATE LIMITED [Strike Off] CIN = U45201JH1990PTC004227

Company & Directors' Information:- H M K PROPERTIES PRIVATE LIMITED [Strike Off] CIN = U70101KA1986PTC007702

Company & Directors' Information:- P AND G PROPERTIES PVT. LTD. [Strike Off] CIN = U70102KL1993PTC007599

Company & Directors' Information:- G D PROPERTIES PRIVATE LIMITED [Amalgamated] CIN = U70101WB1986PTC040204

Company & Directors' Information:- R T G PROPERTIES PRIVATE LIMITED [Active] CIN = U70100MH2005PTC150867

Company & Directors' Information:- T C G PROPERTIES PRIVATE LIMITED [Active] CIN = U70101MH2004PTC147663

Company & Directors' Information:- P C PROPERTIES LTD [Converted to LLP] CIN = U45202WB1980PLC032659

Company & Directors' Information:- L R INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45402TN2007PTC064029

Company & Directors' Information:- K M PROPERTIES LIMITED [Active] CIN = U70100MH2005PLC155804

Company & Directors' Information:- G. D. INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45209MH2010PTC208011

Company & Directors' Information:- G N R INFRASTRUCTURE (INDIA) LIMITED [Strike Off] CIN = U45200TG2009PLC065140

Company & Directors' Information:- A R K INFRASTRUCTURE INDIA PRIVATE LIMITED [Strike Off] CIN = U74900TG2015PTC100714

Company & Directors' Information:- C. M. PROPERTIES PRIVATE LIMITED [Active] CIN = U45400WB2009PTC137777

Company & Directors' Information:- R S PROPERTIES PVT LTD [Active] CIN = U45201CH1985PTC006088

Company & Directors' Information:- H K PROPERTIES PRIVATE LIMITED [Active] CIN = U74899DL1992PTC050561

Company & Directors' Information:- B K INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201DL2005PTC136992

Company & Directors' Information:- R A INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U74899DL2005PTC143884

Company & Directors' Information:- C. A. D. INFRASTRUCTURE INDIA PRIVATE LIMITED [Strike Off] CIN = U45201MP1997PTC012280

Company & Directors' Information:- N D PROPERTIES PRIVATE LIMITED [Active] CIN = U45202KA2008PTC045146

Company & Directors' Information:- B R G INFRASTRUCTURE LIMITED [Active] CIN = U45201GJ2008PLC052708

Company & Directors' Information:- O P L INFRASTRUCTURE PRIVATE LIMITED [Converted to LLP and Dissolved] CIN = U70101HR2009PTC039553

Company & Directors' Information:- M K PROPERTIES PVT LTD [Active] CIN = U00000DL1980PTC010834

Company & Directors' Information:- N K PROPERTIES PVT LTD [Active] CIN = U70101WB1980PTC032914

Company & Directors' Information:- C M INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201DL2003PTC122794

Company & Directors' Information:- J R M PROPERTIES PRIVATE LIMITED [Active] CIN = U74899DL1992PTC048025

Company & Directors' Information:- L & C INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200KA2008PTC046271

Company & Directors' Information:- R. S. V. INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U70100WB2008PTC127373

Company & Directors' Information:- K H PROPERTIES PVT LTD [Active] CIN = U70109WB1962PTC025670

Company & Directors' Information:- B & P PROPERTIES PVT LTD [Strike Off] CIN = U51109WB1993PTC057387

Company & Directors' Information:- D P A PROPERTIES PVT LTD [Strike Off] CIN = U70109WB1985PTC038565

Company & Directors' Information:- G S PROPERTIES PVT LTD [Strike Off] CIN = U70109WB1988PTC044120

Company & Directors' Information:- J J PROPERTIES PVT LTD [Strike Off] CIN = U70109WB1989PTC046392

Company & Directors' Information:- I M PROPERTIES PVT LTD [Strike Off] CIN = U70101WB1984PTC037692

Company & Directors' Information:- K N PROPERTIES PVT LTD [Strike Off] CIN = U45203WB1981PTC033390

Company & Directors' Information:- B B PROPERTIES PVT LTD [Strike Off] CIN = U70101WB1986PTC040549

Company & Directors' Information:- K K PROPERTIES PVT LTD [Active] CIN = U70102WB1981PTC033840

Company & Directors' Information:- S M PROPERTIES PVT LTD [Active] CIN = U70101WB1980PTC033230

Company & Directors' Information:- B A PROPERTIES PRIVATE LIMITED [Converted to LLP] CIN = U45202DL2002PTC113693

Company & Directors' Information:- C D E INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201MH2012PTC235483

Company & Directors' Information:- V & B INFRASTRUCTURE (I) PRIVATE LIMITED [Under Process of Striking Off] CIN = U45400MH2010PTC206803

Company & Directors' Information:- A D R PROPERTIES PRIVATE LIMITED [Strike Off] CIN = U45200MH2005PTC154791

Company & Directors' Information:- D B G INFRASTRUCTURE (INDIA) PRIVATE LIMITED [Strike Off] CIN = U45209PN2010PTC137319

Company & Directors' Information:- C & C INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U74210PN2008PTC133179

Company & Directors' Information:- M N V INFRASTRUCTURE (INDIA) PRIVATE LIMITED [Strike Off] CIN = U45202AN2010PTC000130

Company & Directors' Information:- G K S PROPERTIES PRIVATE LIMITED [Active] CIN = U70101TN2007PTC063821

Company & Directors' Information:- K T M PROPERTIES PRIVATE LIMITED [Strike Off] CIN = U45200TN2007PTC063457

Company & Directors' Information:- M S R R PROPERTIES PRIVATE LIMITED [Active] CIN = U70102TG2007PTC052608

Company & Directors' Information:- M S K S R PROPERTIES PRIVATE LIMITED [Active] CIN = U70102TG2007PTC052609

Company & Directors' Information:- S C N INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U67200TG1995PTC021606

Company & Directors' Information:- M K C PROPERTIES PRIVATE LIMITED [Active] CIN = U45200TG2007PTC052625

Company & Directors' Information:- R B PROPERTIES PVT LTD [Active] CIN = U70109WB1993PTC057757

Company & Directors' Information:- D K PROPERTIES PRIVATE LIMITED [Converted to LLP] CIN = U45400WB2008PTC122677

Company & Directors' Information:- S P H R INFRASTRUCTURE PVT LTD [Strike Off] CIN = U45209WB2006PTC109280

Company & Directors' Information:- A A J PROPERTIES PRIVATE LIMITED [Active] CIN = U45400DL2012PTC233564

Company & Directors' Information:- J V INFRASTRUCTURE PRIVATE LIMITED [Under Process of Striking Off] CIN = U45201DL2005PTC139686

Company & Directors' Information:- S I S INFRASTRUCTURE PRIVATE LIMITED [Under Process of Striking Off] CIN = U70200DL2014PTC263278

Company & Directors' Information:- A S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70109DL1996PTC084029

Company & Directors' Information:- P G INFRASTRUCTURE PRIVATE LIMITED [Converted to LLP] CIN = U70109DL1996PTC084030

Company & Directors' Information:- B S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70109DL1996PTC084031

Company & Directors' Information:- M S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70109DL1996PTC084032

Company & Directors' Information:- D .K .M PROPERTIES PRIVATE LIMITED [Active] CIN = U70101DL1998PTC096603

Company & Directors' Information:- Z M INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200GJ2010PTC063179

Company & Directors' Information:- J B C INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45203PN1998PTC112753

Company & Directors' Information:- L M PROPERTIES PVT LTD [Strike Off] CIN = U70101DL1988PTC032529

Company & Directors' Information:- H S B PROPERTIES PRIVATE LIMITED [Strike Off] CIN = U55101CH1997PTC020272

Company & Directors' Information:- J K L INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45203TG1998PTC030087

Company & Directors' Information:- S K G PROPERTIES PRIVATE LIMITED [Strike Off] CIN = U45201DL1992PTC051511

Company & Directors' Information:- R L E S INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45309TN2008PTC069251

Company & Directors' Information:- T V R PROPERTIES PRIVATE LIMITED [Strike Off] CIN = U70102TG1998PTC030282

Company & Directors' Information:- R M PROPERTIES PRIVATE LIMITED [Strike Off] CIN = U45201DL1992PTC051504

Company & Directors' Information:- I I C INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U70109DL2006PTC152588

Company & Directors' Information:- H. G. INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201GJ2007PTC049740

Company & Directors' Information:- AND INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U74999PY2016PTC008099

Company & Directors' Information:- R PROPERTIES PRIVATE LIMITED [Strike Off] CIN = U70101OR2009PTC011302

Company & Directors' Information:- J INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U70200UR2012PTC000254

Company & Directors' Information:- M M PROPERTIES PRIVATE LIMITED [Active] CIN = U70101WB1987PTC042780

Company & Directors' Information:- T M PROPERTIES PRIVATE LIMITED [Active] CIN = U74899DL1987PTC027196

Company & Directors' Information:- T S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70100MP2008PTC021187

Company & Directors' Information:- G T INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45200GJ2011PTC064637

Company & Directors' Information:- G L INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201GJ2007PTC050660

Company & Directors' Information:- N K PROPERTIES PVT LTD [Active] CIN = U45201WB1980PTC032658

Company & Directors' Information:- D T PROPERTIES PVT LTD [Active] CIN = U25201WB1984PTC037089

Company & Directors' Information:- M V PROPERTIES PRIVATE LIMITED [Active] CIN = U74899DL1987PTC027201

Company & Directors' Information:- T N PROPERTIES PRIVATE LIMITED [Active] CIN = U70101DL1998PTC092174

Company & Directors' Information:- J AND T PROPERTIES PRIVATE LIMITED [Strike Off] CIN = U45200MH2004PTC145335

Company & Directors' Information:- B T PROPERTIES PRIVATE LIMITED [Active] CIN = U74899DL1994PTC059215

Company & Directors' Information:- M I J INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201DL2004PTC125213

Company & Directors' Information:- K C F PROPERTIES PRIVATE LIMITED [Active] CIN = U45205KA2013PTC071614

Company & Directors' Information:- B T INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45202GJ2004PTC043463

Company & Directors' Information:- S D PROPERTIES PVT LTD [Strike Off] CIN = U70101RJ1972PTC001424

Company & Directors' Information:- U AND I PROPERTIES PRIVATE LIMITED [Strike Off] CIN = U70100DL1996PTC077184

Company & Directors' Information:- B B PROPERTIES PRIVATE LIMITED [Strike Off] CIN = U70101DL1986PTC023185

Company & Directors' Information:- S B H INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U60231MH2011PTC217039

Company & Directors' Information:- S. N. G PROPERTIES PRIVATE LIMITED [Strike Off] CIN = U70101PB1995PTC016841

Company & Directors' Information:- R P PROPERTIES PRIVATE LIMITED [Strike Off] CIN = U70109PB2012PTC036646

Company & Directors' Information:- J A V PROPERTIES PRIVATE LIMITED [Active] CIN = U45200MH2007PTC167896

Company & Directors' Information:- A R R PROPERTIES PRIVATE LIMITED [Strike Off] CIN = U70109MH2005PTC156953

Company & Directors' Information:- Z & B INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70200MH2007PTC166887

Company & Directors' Information:- S & O INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400MH2011PTC214034

Company & Directors' Information:- SATNAM PROPERTIES PRIVATE LIMITED [Strike Off] CIN = U45200MH1999PTC120275

Company & Directors' Information:- D P S INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45200MH2006PTC159955

Company & Directors' Information:- S S H PROPERTIES PRIVATE LIMITED [Active] CIN = U70100MH1954PTC009391

Company & Directors' Information:- A P K PROPERTIES PRIVATE LIMITED [Strike Off] CIN = U70100MH2004PTC149481

Company & Directors' Information:- U N PROPERTIES PRIVATE LIMITED [Active] CIN = U70100MH2012PTC238590

Company & Directors' Information:- T S A INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400UP2014PTC065137

Company & Directors' Information:- V B G INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U70100TG2010PTC069278

Company & Directors' Information:- G S V INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45209TG2008PTC059195

Company & Directors' Information:- M N C INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45209TG2011PTC077524

Company & Directors' Information:- J M PROPERTIES PVT LTD [Under Process of Striking Off] CIN = U70101WB1991PTC053451

Company & Directors' Information:- M I T INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45400DL2008PTC180830

Company & Directors' Information:- V N INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400DL2010PTC203928

Company & Directors' Information:- R F PROPERTIES PRIVATE LIMITED [Active] CIN = U45400DL2016PTC289595

Company & Directors' Information:- K K S INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U74999DL2007PTC159678

Company & Directors' Information:- G S G PROPERTIES PRIVATE LIMITED [Active] CIN = U45201DL2004PTC123810

Company & Directors' Information:- U R INFRASTRUCTURE COMPANY PRIVATE LIMITED [Active] CIN = U45201DL2004PTC127085

Company & Directors' Information:- S K S PROPERTIES PRIVATE LIMITED [Strike Off] CIN = U45201DL2004PTC127413

Company & Directors' Information:- R R S PROPERTIES PRIVATE LIMITED [Strike Off] CIN = U45201DL2004PTC128027

Company & Directors' Information:- B V M PROPERTIES PRIVATE LIMITED [Active] CIN = U45201DL2004PTC131351

Company & Directors' Information:- A K B PROPERTIES PRIVATE LIMITED [Converted to LLP] CIN = U45201DL2005PTC133513

Company & Directors' Information:- I K INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201DL2005PTC135711

Company & Directors' Information:- S S T INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201DL2005PTC137437

Company & Directors' Information:- D S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201DL2005PTC138026

Company & Directors' Information:- V K P K PROPERTIES PRIVATE LIMITED [Strike Off] CIN = U45201DL2005PTC140444

Company & Directors' Information:- A J S INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45201DL2005PTC140640

Company & Directors' Information:- M R INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201DL2005PTC143565

Company & Directors' Information:- A N C PROPERTIES PRIVATE LIMITED [Strike Off] CIN = U70200DL2008PTC185925

Company & Directors' Information:- H K B PROPERTIES PRIVATE LIMITED [Strike Off] CIN = U70200DL2009PTC187804

Company & Directors' Information:- V INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U70200DL2009PTC191676

Company & Directors' Information:- V W PROPERTIES PRIVATE LIMITED [Amalgamated] CIN = U74899DL1995PTC073056

Company & Directors' Information:- K W INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U70102DL2011PTC224462

Company & Directors' Information:- A S M INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70102DL2015PTC279049

Company & Directors' Information:- J V B INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70102DL2015PTC283560

Company & Directors' Information:- A K S T INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U70109DL2012PTC236675

Company & Directors' Information:- D AND A PROPERTIES PRIVATE LIMITED [Strike Off] CIN = U45102DL2000PTC105913

Company & Directors' Information:- M. A. INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45200DL2007PTC158810

Company & Directors' Information:- G S K INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45200DL2006PTC155120

Company & Directors' Information:- H V INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200DL2007PTC158234

Company & Directors' Information:- R. R. G INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200DL2007PTC170567

Company & Directors' Information:- B P M INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45200DL2008PTC179121

Company & Directors' Information:- M G S T PROPERTIES PRIVATE LIMITED [Strike Off] CIN = U70100DL2010PTC201236

Company & Directors' Information:- G N D PROPERTIES PRIVATE LIMITED [Strike Off] CIN = U70100DL2009PTC193471

Company & Directors' Information:- M & H INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U80904DL2007PTC166303

Company & Directors' Information:- B H I INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U70101MP2012PTC029256

Company & Directors' Information:- S AND Y INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45200MP2013PTC031382

Company & Directors' Information:- P V R N INFRASTRUCTURE PRIVATE LIMITED [Active] CIN = U45400HR2010PTC040311

Company & Directors' Information:- C D INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U74900HR2007PTC037175

Company & Directors' Information:- K U PROPERTIES PRIVATE LIMITED [Strike Off] CIN = U70102HR2007PTC037081

Company & Directors' Information:- R Z PROPERTIES PRIVATE LIMITED [Active] CIN = U45200KA2012PTC064102

Company & Directors' Information:- B & O PROPERTIES PRIVATE LIMITED [Strike Off] CIN = U70101KA2009PTC051248

Company & Directors' Information:- D R PROPERTIES PRIVATE LIMITED [Strike Off] CIN = U45201GJ1988PTC010457

Company & Directors' Information:- V C G PROPERTIES PRIVATE LIMITED [Active] CIN = U70102KL2007PTC021404

Company & Directors' Information:- R J S INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201GJ2009PTC055941

Company & Directors' Information:- B R B INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201GJ2008PTC053682

Company & Directors' Information:- B. R. INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201GJ2008PTC054103

Company & Directors' Information:- K A I PROPERTIES PRIVATE LIMITED [Strike Off] CIN = U45200KL2008PTC022445

Company & Directors' Information:- V P R PROPERTIES PRIVATE LIMITED [Active] CIN = U70100KL2008PTC021996

Company & Directors' Information:- K J N PROPERTIES PRIVATE LIMITED [Active] CIN = U45201KL2008PTC022050

Company & Directors' Information:- J S INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45203GJ2003PTC042641

Company & Directors' Information:- H AND L PROPERTIES PRIVATE LIMITED [Active] CIN = U45209GJ2005PTC046779

Company & Directors' Information:- V C G PROPERTIES PRIVATE LIMITED [Active] CIN = U74110KL2007PTC021404

Company & Directors' Information:- L M R PROPERTIES PRIVATE LIMITED [Strike Off] CIN = U70101DL1984PTC018347

Company & Directors' Information:- S S PROPERTIES PRIVATE LIMITED [Strike Off] CIN = U70101DL1988PTC031003

Company & Directors' Information:- A AND H INFRASTRUCTURE LIMITED [Strike Off] CIN = U45203MH1998PLC117368

Company & Directors' Information:- K R PROPERTIES PVT LTD [Strike Off] CIN = U70109WB1987PTC042694

Company & Directors' Information:- S V L PROPERTIES PVT LTD [Strike Off] CIN = U99999MH1982PTC026121

Company & Directors' Information:- D L C INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45201PB2007PTC031022

Company & Directors' Information:- J R PROPERTIES PRIVATE LIMITED [Converted to LLP] CIN = U70100MH2005PTC150374

Company & Directors' Information:- R S J INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45300DL2007PTC167583

Company & Directors' Information:- N K INFRASTRUCTURE PRIVATE LIMITED [Strike Off] CIN = U45200DL2006PTC156614

Company & Directors' Information:- R J PROPERTIES PVT LTD [Strike Off] CIN = U70101DL1992PTC051469

Company & Directors' Information:- M. K. R. PROPERTIES PRIVATE LIMITED [Strike Off] CIN = U70102AP2005PTC048514

    Complaint Case No. 53 of 2019

    Decided On, 14 October 2019

    At, Union Territory Consumer Disputes Redressal Commission UT Chandigarh

    By, THE HONOURABLE MR. JUSTICE RAJ SHEKHAR ATTRI
    By, PRESIDENT & THE HONOURABLE MRS. PADMA PANDEY
    By, MEMBER

    For the Complainant: Varinder Arora, Advocate. For the Opposite Parties: Sandeep Kumar, Aditya Kochar, Advocates.



Judgment Text


Raj Shekhar Attri, President, (J).

1. This complaint has been filed by the complainant, seeking refund of entire amount paid i.e. Rs. 45,20,000 (which amount is not disputed by opposite party Nos. 1 & 2), towards flat bearing No. 234-SF, measuring 1,435 square feet, purchased by him, for basic sale price of Rs. 45,20,000, plus external development charges, preferential location charges etc., in a project launched by opposite party Nos. 1 & 2, under the name and style ‘Victoria Floors”, Golf Links-II, Sector 116, SAS Nagar, Mohali, Punjab (in short the unit), as possession thereof was not delivered to him, by the committed date i.e. 3.4.2015 [total 36 months (30 months plus (+) 6 months extended period) from the date of execution of the Agreement i.e. from 4.4.2012 ] (date on the agreement ‘4.4.2012’ seems to be wrong as it cannot be prior to the date of application form dated 11.2.2013), or even by the date of filing this complaint. It was stated that the said unit was purchased by the complainant, for his personal use, as he intended to shift to the said residential flat along with his family. It was further stated that by not offering and delivering possession of the unit, in question, by the stipulated date or even thereafter, the complainant was caused great mental torture and harassment. It has been stated that on account of not offering or delivery of possession of the flat, in question, opposite party Nos. 1 & 2 are duty bound to pay interest to the bank as the entire amount of loan sanctioned by opposite party No. 3 has been forwarded by the bank to opposite party Nos. 1 & 2. It has further been stated that opposite party Nos. 1 & 2 are not performing their part of contract in accordance to the subvention plan. It has further been stated that opposite party Nos. 1 & 2 are defaulters and they are not interested in completing the project. Verbal request made to opposite party Nos. 1 & 2 to refund the amount paid was refused by them. Feeling aggrieved, the instant complaint has been filed by the complainant, seeking refund of the entire amount paid, along with interest, compensation etc.

2. Upon notice, opposite party Nos. 1 & 2 and opposite party No. 3 filed their respective replies along with affidavits/evidence.

3. Opposite party Nos. 1 & 2, in their joint reply, raised certain preliminary objections to the effect that since the unit, in question, was not purchased for personal use but for speculation and commercial purposes, as such, the complainant being investor, cannot be treated as a consumer; that the complainant has wilfully misrepresented facts thus warranting dismissal of the complaint and that the complaint is time barred and the same is beyond limitation as the complainant never sought refund of the amount paid by him whereas the cause of action for seeking refund arose on 4.4.2015.

4. However, on merit, allotment of the unit, in question, in favour of the complainant; payment made by him as stated in the complaint; execution of the agreement dated 4.4.2012 and delay in offering possession of the unit, in question, was not disputed. It has been stated that opposite party Nos. 1 & 2 are committed to bear the pre-EMI interest till offer of possession and they have already paid a huge amount in this respect. It has further been stated that opposite party Nos. 1 & 2 are also committed to compensate the complainant for the delay period in offering possession as per Clause 5.4 of the agreement. It has further been stated that the complainant has contributed Rs. 7,21,563 from his own pocket whereas opposite party No. 3 Bank contributed Rs. 33,90,002 and till date, opposite party Nos. 1 & 2 continued to pay pre-EMI interest to opposite party No. 3-Bank on the said advanced loan amount. It has also been stated that till date, an amount of Rs. 15,68,439 has been paid by opposite parties Nos. 1 & 2 towards pre-EMI interest. The remaining averments were denied, being wrong. It is prayed that the complaint having no substance, be dismissed.

5. Opposite Party No. 3 in its reply has stated that it is HDFC Ltd. and not HDFC Bank Ltd. as mentioned by the complainant. HDFC Ltd. is a distinct entity from HDFC Bank Ltd. and financial assistance has been advanced by HDFC Ltd. the answering opposite party. It has been stated that as regards the finance advanced by HDFC Ltd. is concerned, the rights of the parties to the present lis are governed by the Tripartite Agreement and Loan Agreement (Annexures R-3/1 and R-3/2 respectively). It has further been stated that in case of cancellation of the unit or in the contingency of termination of buyers agreement, HDFC Ltd. has the first charge/right to seek apportionment of its dues. It has further been stated that the loan account of the complainant is irregular as per account statement (Annexure R-3/3). It has further been stated that loan of Rs. 36,16,000 was sanctioned by HDFC Ltd. and out of which an amount of Rs. 33,90,000 is disbursed till date. It has been stated that as on 8.4.2019, an amount of Rs. 35,40,379 is pending towards total loan account. It has further been stated that CIBIL score is based upon the profile of the customer, which depends upon his financial credit ability and the HDFC Ltd. has not taken SARFAESI action against opposite party Nos. 1 & 2 as the present loan is given to the complainant for purchase of flat and not to opposite party Nos. 1 & 2. The remaining averments were denied, being wrong. It is prayed that the complaint having no substance, be dismissed.

6. In the rejoinders filed, the complainant reiterated all the averments contained in the complaint and repudiated those, contained in written version of the opposite party.

7. The parties led evidence, in support of their cases.

8. We have heard the contesting parties and have gone through the evidence and record of the cases, very carefully.

9. The first question, that falls for consideration, is, as to whether, the complainant is a speculator, and that he has purchased the unit, in question, for earning profits i.e. for resale, as and when there is escalation in the prices of real estate, therefore, he would not fall within the definition of consumer, as defined by Section 2(1)(d) (ii) of the Act., as alleged by the opposite party. It may be stated here that there is nothing, on record to show that the complainant is a property dealer and is indulged in sale and purchase of property, on regular basis. In his complaint, it has been specifically stated by the complainant that as his father was employed in Electricity Department, therefore, Govt. Accommodation was provided to him during the course of his employment. After retirement, the entire family has now shifted to the premises owned by the father of the complainant, which is not sufficient for the residence of both the families. As such, the complainant intended to purchase and shift to his own residential house, which was booked with opposite party Nos. 1 & 2. The averment made in the complaint to above extent is further testified by the complainant in his affidavit filed along with the complaint. Thus, in the absence of any cogent evidence, in support of the objection raised by opposite party Nos. 1 & 2 mere bald assertion to that effect, cannot be taken into consideration. In a case titled as Kavita Ahuja v. Shipra Estate Ltd. and Jai Krishna Estate Developer Pvt. Ltd., I (2016) CPJ 31 (NC), by the National Consumer Disputes Redressal Commission, New Delhi, it was 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 v. Nirmala Devi Gupta, II (2016) CPJ 316 (NC). The principle of law, laid down, in the aforesaid cases, is fully applicable to the present case. The complainant, thus, falls within the definition of a ‘consumer’, as defined under Section 2(1)(d) of the Act. Such an objection, taken by opposite party Nos. 1 & 2, therefore, being devoid of merit, is rejected.

10. The next objection raised by opposite party Nos. 1 & 2 is that the complainant has wilfully misrepresented facts thus warranting dismissal of the complaint. It may be stated here that opposite party Nos. 1 & 2 have failed to establish or disclose the nature of misrepresentation made by the complainant. Mere taking such a bald objection does not lead their case anywhere. Therefore, objection raised, being devoid of merit, is rejected.

11. The next objection raised by opposite party Nos. 1 & 2 is that the complaint is time barred, the same being beyond limitation, as the complainant never sought refund of the amount paid by him and moreover, the cause of action for seeking refund arose on 4.4.2015. In this regard, it may be stated here that the complainant has refuted this objection in Para 5 of his rejoinder, wherein, he has stated that the complaint has been filed within the prescribed period of limitation as neither opposite party Nos. 1 & 2 have offered the possession nor the project has been completed. In our considered opinion, there is continuing cause of action as till date, neither the possession has been offered nor the amount has been refunded to the complainant. Therefore, the complaint filed is within limitation. The objection raised in this regard, being devoid of merit, is rejected.

12. It is not in dispute that the complainant purchased the unit, in question, in the project of the opposite party, for basic sale price of Rs. 45,20,000 plus external development charges, etc. Admittedly, promise was made to hand over possession of the built-up unit, within a total period of 36 months (30 months plus 6 months extended period) from the date of execution of the agreement. Bare perusal of the agreement transpires that it bears stamp of Delhi Govt. dated 4.4.2012 and no other date is mentioned in whole of the agreement. This date of 4.4.2012, in any case, cannot be the date of execution of the agreement as the application form (Annexure C-1) was submitted by the complainant for provisional allotment of the unit, in question, on 11.2.2013. The registration amount of Rs. 5 lakh was paid by the complainant vide cheque dated 11.2.2013 (Annexure C-2). At Internal Page (2) of the agreement (Annexure C-5), the date of application being ‘11.2.13’ has been mentioned. As such, the date of execution of the agreement between the parties has to be subsequent to the date of the application form. Even the Tripartite Agreement (Annexure R-3/2) for obtaining home loan was executed between the complainant, opposite party Nos. 1 & 2 and opposite party No. 3-Bank on 31.5.2013.

13. However, bare perusal of Tripartite Agreement (at Page 80 of the file) transpires that the agreement between the Builder and the Borrower was entered into on 9.4.2013 for purchase of the unit, in question. The relevant para of Tripartite Agreement reads thus:

“AND WHEREAS the Builder and the Borrower have entered into an agreement dated 9.4.2013 for the purchase of unit No. 164-0-234SF in the said Project of the Builder.”

14. Thus, treating 9.4.2013 as the date of execution of the Agreement (Annexure C-5), the end date to hand over possession stood expired on 8.4.2016, however, nothing was done. Even in the written reply also no commitment to hand over possession of the unit in near future was made by the opposite party. It was only said that the unit, in question, is almost complete and only statutory clearances are being awaited from the concerned authorities. However, such a plea is not substantiated by any document. It may be stated here that it is well settled law that the onus to prove that construction of the units had been completed and the area/site, in question, is fully developed, is on the builder. It was also so said by the National Commission, in Emaar MGF Land Limited and Another v. Krishan Chander Chandna, IV (2014) CPJ 589 (NC), First Appeal No. 873 of 2013, decided on 29.9.2014. Thus, in case, all the development activities, had been undertaken, and construction of units, is complete at the site, then it was for the opposite party, which could be said to be in possession of the best evidence, to produce cogent and convincing documentary evidence, in the shape of the reports and affidavits of the Engineers/Architects, as they could be said to be the best persons, to testify, as to whether, all these construction and development activities, had been undertaken and completed at the site or not, but it failed to do so. At the time of arguments, when asked for, Counsel for the opposite party failed to give any positive date/time, as to when, construction, will be completed and possession of the constructed unit will be given to the complainant. On the other hand, photocopies of photographs placed on record, at pages 51-52 of the complaint, corroborates the case of the complainant that the construction is still incomplete and midway and it will take ample time to get it completed.

15. Above facts clearly show that opposite party Nos. 1 & 2 were not serious in completing the construction and handing over possession of the built-up unit to the complainant. In view of above, it can safely be said that there was deficiency in providing service on the part of opposite party Nos. 1 & 2 and further by making false promise and not delivering possession of the unit, after receipt of huge amount, it also indulged into unfair trade practice.

Not only in the instant case, earlier also, we have noticed that in some other cases also, there is an attempt on the part of opposite Party Nos. 1 & 2 to delay the proceedings and that at the spot construction is not complete. In a similar project (Golf Links-II) of the opposite party, in the same area, in the case of Prem Kumar Kanwar and Another v. Ansal Properties and Infrastructure Ltd., Consumer Complaint bearing No. 612 of 2017 decided on 19.2.2018, it was observed by this Commission as under:

“……. It is not in dispute that the opposite party has failed to deliver possession of the unit, in question, within the stipulated period as provided in the Agreement or even till date, for want of construction at the site and also necessary approvals, from the Competent Authorities. The complainants have sought refund of the amount paid, along with interest, compensation etc. It is to be analyzed as to whether, in view of facts noted above; pleadings on record and arguments raised, it is open to the complainants, to claim above said relief or not.

It is not in dispute that the complainants purchased the unit, in question, for which Floor Buyer’s Agreement was signed between the parties on 16.12.2011. Constructed unit was sold in favour of the complainants, for an amount of Rs. 39 lacs, excluding external development charges. As per condition No. 5.1 of the Agreement, it was incumbent upon the opposite party, to hand over possession within a period of 30 months, with extended period of 6 months i.e. total 36 months from the date of execution of the said Agreement i.e. on or before 15.12.2014. The date of offer of possession of the unit i.e. 15.12.2014 already stood expired. Now it is February 2018. More than three years have lapsed.

Contention of Counsel for the complainants that construction at the spot is virtually stopped, needs acceptance. By the date, when arguments were addressed before us, possession has not been offered to the complainants. At the time of arguments, Counsel for the opposite party failed to give any positive date/time, as to when, construction, will be completed and possession of the constructed unit will be given. In the written reply also, no commitment was made, as to by which time and date, possession of the unit will be delivered, after construction. It is well settled law that the onus to prove that the project has been completed and the area/site, in question, is fully developed, is on the builder/opposite party. It was so said by the National Commission, in Emaar MGF Land Limited and Another v. Krishan Chander Chandna, First Appeal No. 873 of 2013 decided on 29.9.2014 . In the present case, it is very strange that not even a single document has been placed on record, by the opposite party , in respect of the unit, in question, to prove that the construction is complete and it is actually ready for offer and delivery of possession. In case, all the development activities had been undertaken and construction of the flats is complete at the project site, then it was for the opposite party , which could be said to be in possession of the best evidence, to produce cogent and convincing documentary evidence, in the shape of the reports and affidavits of the Engineers/Architects, as they could be said to be the best persons, to testify, as to whether, all these development and construction activities, had been undertaken and completed at the site or not, but it failed to do so. At the same time, the opposite party was also required to produce on record, a copy of the occupation and partial/final Completion Certificates (if obtained), having been issued by the Competent Authorities, which could be said to be best evidence, to prove its case, but it miserably failed to do that also.

At the time of arguments, a very strange objection was raised by Counsel for the opposite party that construction of the units could not be completed, due to force majeure circumstances, faced by the opposite party i.e. non-approval of the project building plans, by the Officers of the Govt. Department concerned. It was stated that frivolous objections were raised by the Department, without any reasons. We have perused the reply filed. There is nothing on record, to show that any such alleged objections were ever raised by the Govt. Department, in respect of the project in question. Furthermore, no details in the reply have been given by the opposite party, as to at what stage and when, the alleged frivolous objections were raised by the Department, before granting approvals of the building plans etc. in respect of the project, in question. Such a plea taken by the opposite party, without any basis, needs rejection and is accordingly rejected.

Under above circumstances, it can be said that there is a material violation on the part of the opposite party, in not offering and delivering possession of the unit, in question, to the complainants, by the promised dated i.e. 15.12.2014 or even as on today, thereby leading material violation on its part, apart from deficiency in providing service and guilty of adoption of unfair trade practice. ……….. .”

16. In the instant case also, despite receipt of complete amount, referred to above, opposite party Nos. 1 & 2 have failed to complete construction of the unit, in question, and hand over possession thereof to the complainant. The date of offer of possession of the unit already stood expired, as far as back in April 2016. Now it is October 2019. Still the complainant is empty handed. He cannot be made to wait for an indefinite period, at the whims and fancies of the opposite party.

17. Under above circumstances, it can be said that there is a material violation on the part of opposite party Nos. 1 & 2, in not offering and delivering possession of the unit, in question, to the complainant, by the promised date or even as on today, thereby committing material violation on its part, apart from deficiency in providing service and guilty of adoption of unfair trade practice. It is settled law that when there is a material violation on the part of the builder, in not handing over possession by the stipulated date, the purchaser is not bound to accept the offer, even if the same is made at a belated stage and on the other hand, can seek refund of amount paid. It was so said by the Hon’ble National Commission, in a case titled as Aashish Oberai v. Emaar MGF Land Limited, Consumer Case No. 70 of 2015, decided on 14 Sep., 2016, wherein, under similar circumstances, while negating the plea taken by the builder, it was held as under:

“I am in agreement with the learned Senior Counsel for the complainants that considering the default on the part of opposite party Nos. 1 and 2 in performing its contractual obligation, the complainants cannot be compelled to accept the offer of possession at this belated stage and therefore, is entitled to refund the entire amount paid by him along with reasonable compensation, in the form of interest.”

Not only as above, in a case titled as Brig Ajay Raina (Retd.) and Another v. M/s. Unitech Limited, Consumer Complaint No. 59 of 2016, decided on 24.5.2016, wherein possession was offered after a long delay, this Commission, while relying upon the judgments rendered by the Hon’ble National Commission, ordered refund to the complainants, while holding as under:

“Further, even if, it is assumed for the sake of arguments, that offer of possession, was made to the complainants, in July 2015 i.e. after a delay of about three years, from the stipulated date, even then, it is not obligatory upon the complainants to accept the same.

Furthermore, in another case titled as M/s. Emaar MGF Land Ltd. & Anr. v. Dr.Manuj Chhabra, First Appeal No. 1028 of 2015, decided on 19.4.2016, the Hon’ble National Commission, under similar circumstances, held as under:

“I am of the prima facie view that even if the said offer was genuine, yet, the complainant was not obliged to accept such an offer, made after a lapse of more than two years of committed date of delivery.”

In a recent common judgment dated 2.4.2019 of Hon’ble Supreme Court of India in the cases of Pioneer Urban Land & Infrastructure Ltd. v. Govindan Raghavan and Pioneer Urban Land & Infrastructure Ltd. v. Geetu Gidwani Verma & Anr., II (2019) CPJ 34 (SC)=III (2019) SLT 435, it has been held that the builder cannot compel the buyer to purchase the flat after causing an inordinate delay of almost 3 years in handing over the possession of the said flat to the Buyer. It has further been held that a builder cannot seek to bind a buyer with one-sided and unfair contractual terms of an Apartment Buyer’s Agreement. It has further been held by the Hon’ble Supreme Court of India that such unfair and unreasonable terms of contract would not be final and binding if it is shown that the flat purchasers had no option but to sign on the dotted line, on a contract framed by the builder. The Hon’ble Apex Court further held that incorporation of such clauses in an agreement constituted unfair trade practice, as the Builder had adopted unfair methods or practices for the purpose of selling the flats.

In the present case, there is nothing on record to show that opposite party Nos. 1 & 2 suffered any force majeure circumstances, on account of which, construction could not be completed.

18. In the absence of any force majeure circumstances having been actually faced by opposite party No. 1 & 2, it was bound to deliver possession of the unit, by April 2016, as such, time was, unequivocally made the essence of contract. Opposite party Nos. 1 & 2 also cannot evade its liability, merely by saying that since the words “shall endeavour” was mentioned in the Agreement, for delivery of possession of the unit, as such, time is not to be considered as essence of the contract. The act of non-mentioning of exact date in the allotment letter/Agreement is violation of CHAPTER II Regulation of Promotion of Construction, Sale, Transfer and Management of Apartments, Plots and Properties, Condition No. 3(2)(g) of the Punjab Apartment and Property Regulation Act, 1995 (PAPRA), which says that the project proponent is duty bound to specify, in writing, the date by which possession of the unit is to be handed over and it shall hand over such possession accordingly. Relevant contents of condition No. 3(2)(g) of PAPRA are reproduced below:

“(g) specify, in writing, the date by which possession of the plot or apartment is to be handed over and he shall hand over such possession accordingly.”

Furthermore, non-mentioning of exact date of delivery of possession of the unit(s) in the Buyer’s Agreement/allotment letter, is an unfair trade practice on the part of the Builder. The builder is bound to mention the exact/specific date of delivery of possession of the plots/unit(s) to the allottees/purchasers thereof. It was so said by the Hon‘ble National Commission, in Rajeev Nohwar & Anr. v. Sahajanand Hi Tech Construction Pvt. Ltd., IV (2016) CPJ 521 (NC)=2016 (2) CPR 769. Relevant portion of the said case reads thus:

“Merely making endeavour to deliver possession by a particular date will also not meet the requirement of law and the promotor is under a legal mandate to stipulate a specific date for delivery of possession of the flat in the agreement which he executes with the flat buyer.”

In view of above, the plea of opposite party Nos. 1 & 2, in this regard, also stands rejected

19. It is to be further seen, as to whether, interest on the amount refunded, can be granted in favour of the complainant. It is not in dispute that 100% amount was paid by the complainant, without getting anything, in lieu thereof. The said amount has been used by opposite party No. 1 & 2, for their own benefit. There is no dispute that for making delayed payments beyond period of three months, opposite party No. 1 & 2 were charging heavy rate of interest @ 21% compounded quarterly, as per Clause 4.5 of the agreement, for the period of delay in making payment of instalments. It is well settled law that whenever money has been received by a party and when its refund is ordered, the right to get interest follows, as a matter of course. The obligation to refund money received and retained without right implies and carries with it, the said right. It was also so said by the Hon’ble Supreme Court of India, in UOI v. Tata Chemicals Ltd., I (2015) SLT 11=(2014) 6 SCC 335. In view of above, the complainant is certainly entitled to get refund of the amount deposited by him, along with interest @12% p.a., from the actual dates of deposits (less than the rate of

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interest charged by opposite party Nos. 1 & 2, in case of delayed payment, as per Clause 4.5 aforesaid, till realization. However, it is made clear that, in case, in any of the consumer complaints, the unit, in question, was purchased in resale, interest shall be payable from the date of endorsement/transfer of the said unit, on the entire amount paid to the opposite party. In view of above facts of the case, opposite party Nos. 1 & 2 are also under an obligation to compensate the complainant, for inflicting mental agony and causing physical harassment to them, as also escalation in prices. 20. No other point, was urged, by the contesting parties. 21. For the reasons recorded above, all the four complaints are partly accepted, with costs, in the following manner: (i) To refund the entire amount, actually paid by the complainant from his own sources/pocket, at the time of booking and thereafter also, towards part price of unit, along with interest @ 12% p.a., from the respective dates of deposits onwards. (ii) To refund the amount to the complainant, if any pending, which had been paid by him to opposite party No. 3, towards equal monthly instalments, on the loan amount, as it was the liability of opposite party Nos. 1 and 2 only, under subvention scheme. (iii) To repay the entire loan amount to opposite party No. 3, released by it, in favour of opposite party Nos. 1 and 2, in respect of the unit, in question, along with pre-EMI instalments, if any due, till date. It is also made clear that till the time, the entire loan amount is not repaid to opposite party No. 3, opposite party Nos. 1 and 2 shall be bound to pay the equal monthly instalments/Pre-EMI interest to opposite party No. 3, till realization. (iv) To pay compensation, in the sum of Rs. 75,000 for causing mental agony and physical harassment, to the complainant, as also escalation in prices. (v) To pay cost of litigation, to the tune of Rs. 22,000 to the complainant. (vi) The payment of awarded amounts mentioned at Sl. Nos. (i), (ii), (iv) and (v) shall be made by opposite parties Nos. 1 and 2 to the complainant, within a period of 45 days, from the date of receipt of a certified copy of this order, failing which, the amount mentioned at Sl. Nos. (i) and (ii) thereafter shall carry penal interest @ 15% p.a., instead of @ 12%, from the date of default and interest @ 12 % p.a., on the amounts mentioned at Sl. Nos. (iv) and (v), from the date of filing of the complaint, till realization, besides compliance of other directions given. 22. Complaint against opposite party No. 3 is dismissed with no order as to costs, subject to directions aforesaid. 23. Certified Copies of this order be sent to the parties, free of charge. 24. The files be consigned to Record Room, after completion. Complaints partly allowed.
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