Tel. HC: Constitutional Validity of Section 38(2) of RP Act and Rule 5.7.1 of ECI’s Handbook Upheld  ||  MP HC: Power Exercised u/s 319 of CrPC Must Come Before Acquittal Order in Case of Joint Result  ||  Del. HC: Order of CIC Directing CBDT to Give Information Regarding Ram Janmabhoomi Trust Set Aside  ||  Ker HC: In Non-Performance of Agreement, Buyer to Get Charge Over Property For Paying Purchase Price  ||  Rajasthan High Court: Reinstate Ayurvedic Doctors Who Haven’t Attained 62 Years of Age  ||  Rajasthan High Court: Accrual Time For Taxing Income to Be Postponed Till Dispute’s Adjudication  ||  Supreme Court: Distributor Not An Agent But An Independent Contractor  ||  Ker. HC: No Member of Hindu Public Can Claim to Perform Services That Only Archakas Can Perform  ||  Bom HC: Emp. to Ensure That Minor Mistakes Due to Candidate’s Disability Shouldn’t Lead to Job Loss  ||  SC Criticises Centre For Not Specifying Range of Rates For Treatment in Pvt. Hospitals & Clinics    

NCDRC to DLF Universals: Refund Entire Amount for Delay in Handing Over Possession - (10 Jan 2023)

CONSUMER

National Consumer Dispute Redressal Commission (NCDRC) has directed DLF Universal to refund entire principal amount of Rs. 37,73,154/- to the complainant along with compensation in the form of simple interest @6% p.a. from for delay in handing over possession.

Tags : NCDRC   DLF UNIVERSAL   COMPENSATION   POSSESSION  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved