CESCO Vs. NIRMAL CHANDRA NAYAK
LAWS(ORICDRC)-2004-9-4
ORISSA STATE CONSUMER DISPUTE REDRESSAL COMMISSION
Decided on September 03,2004

CESCO Appellant
VERSUS
NIRMAL CHANDRA NAYAK Respondents

JUDGEMENT

- (1.) THIS appeal has been filed by the CESCO authorities against the order dated 25.9.2002 passed by the District Forum, Dhenkanal, directing them to restore power supply to the residence of the complainant with immediate effect and to charge arrear dues from 27.5.1999. Besides they have been directed to pay compensation of Rs.1,000/ - and cost of litigation of Rs.500/ - to the complainant.
(2.) THE complainant alleged that on deposit of the service connection charge amounting to Rs.577/ - on 27.3.1999 the CESCO authorities supplied electricity energy to his premises with effect from 27.5.1999. Though he was regularly paying the energy bills, the opposite parties illegally disconnected the power supply on 26.12.2001 without any prior notice. Therefore, he filed the C. D. case.
(3.) THE opposite parties in their written version stated, inter alia, that on 26.12.2001 when the meter reader along with revenue collection squad had gone for meter reading they found the meter to be by -passed, because there was no advancement of the reading. They stated that the meter was "presumed to be tampered". They also found that the power supply had been unauthorisedly extended to the premises of one Damodar Nayak. Therefore, they disconnected the power supply. The District Forum framed five issues for consideration. The Forum answered all the issues in favour of the complainant in absence of any documents to prove the case of the opposite parties. Relying on the decision Patel Kantilal Kevaldas V/s. Dy. Engineer, Gujarat Electricity Board, 1992 3 CPJ 213 the District Forum held that mere allegation in the show -cause is no proof of the fact. Relying on Regulation 64 of the OERC Regulations, 1998 and the decision, HSEB of Ambala Cantt. V/s. Karan Singh,1994 1 CPR 815 the District Forum gave a finding that there was no evidence from the side of the opposite parties that the meter was tampered and opportunity having not been afforded to the complainant, the opposite parties are guilty of deficiency in service and, therefore, are liable to pay compensation.;


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