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Vijay Kumar Gupta & Another v/s M/s. Emmar Mgf Land Ltd. & Others


    Consumer Case No. 446 of 2020

    Decided On, 12 August 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: Saurabh Gautam, Advocate. For the Opposite Parties: Amit Agarwal, Advocate.



Judgment Text

Taken up through video conferencing.

1. Further to the Order dated 24.06.2021, learned counsel for both sides submit, on respective instructions, that the matter has been settled between the parties.

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

3. Learned counsel for the complainants further submits, on instructions, that the complainants wish to withdraw their complaint. Learned counsel for the complainants furthermore submits, on his own volition, that liberty be granted to the complainants to revive their complaint, if they so wish, by filing appropriate application within 30 days from today.

4. In the wake of the above submissions, the complaint before this Commission is rendered infructuous.

The consumer complaint no. 446 of 2020 is dismissed as such. Unfettered and unconditional liberty is provided to the complainants to revive their complaint, if they so wish, by filing appropriate application within 30 days from today.

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

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unsel within three days from today. The stenographer is requested to upload this Order on the website of this Commission immediately.
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