Important Judgments Dealing With Housing and Consumer

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Judgments Dealing With Housing & Consumer

Here are a few Judgments related to Housing Cos and Consumer Complaints

1. “[III (2012) CPJ 315] Chilkuri Adarsh v. Ess Ess Vee Constructions” in which it was held that when a consumer has booked more than one unit of residential premises, it amounts to booking of such premises for commercial purposes.

2. In “[IV (2007) CPJ 199] Jagmohan Chabra and Anr. v. DLF Universal Ltd.” also observed that when complainant has booked two flats on 2 floors he does not fall within the purview of the consumer.

3. In Consumer Complaint No. 5 / 2014 and 6 / 2014, Sunil Gupta vs. Today Homes & Infrastructure (Pvt.) Ltd.” observed that consumer cannot book two different villas. In the light of the aforesaid judgments it becomes clear that as complainant has purchased two flats, it cannot be said to be for his residential purpose but amounts to be investment for commercial purpose and complainant does not fall within purview of the consumer. Learned State Commission has not committed any error in allowing application and dismissing complaint as not maintainable

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