CROWN WHEELS P LTD Vs. BSES RAJDHANI POWER LTD
LAWS(DLH)-2007-6-14
HIGH COURT OF DELHI
Decided on June 11,2007

CROWN WHEELS P.LTD Appellant
VERSUS
BSES RAJDHANI POWER LTD Respondents

JUDGEMENT

S.Muralidhar, J. - (1.) The petitioner is running a small scale industry for manufacturing of automobile parts at premises No. 77 Maya Puri, Delhi and it has a sanctioned industrial power connection of 120 HP (89.2 KWs) against K.No.002-1316309 and 3 KW of industrial lighting against K.No.1316317-IL. These electricity connections were granted to it by erstwhile Delhi Vidyut Board ('DVB').
(2.) An inspection was carried out by the DVB on 3.4.1989. The report noted that the connected load was 220.25 HP against the sanctioned load of 120 HP and 2.7 HP of industrial lighting. Further it was alleged that there was subletting to M/s. Okhla Small Scale Industries, a unit in the adjacent premises. On the basis of the said inspection reprot a letter dated 1.6.1989 was issued by the DVB to the petitioner levying a penalty for exceeding the load and for subletting.
(3.) The petitioner disputed this liability by contending that Okhla Small Scale Industries was a separate unit with a separate connection. The petitioner sought a fresh inspection and deposited the necessary charges. A second inspection took place on 25.8.1989. This time the inspection report showed the consumption in three distinct parts in respect of each separate connection and consumer. As far as the petitioner was concerned the connected load was shown as 105 HP. The connected load for Okhla Small Scale Industries was shown separately.;


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