SUDHAKAR RAJARAM AMBIYE Vs. MAHARASHTRA STATE ELECTRICITY DISTRIBUTION CO. LTD
LAWS(ET)-2015-1-10
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on January 13,2015

Sudhakar Rajaram Ambiye Appellant
VERSUS
Maharashtra State Electricity Distribution Co. Ltd Respondents

JUDGEMENT

- (1.) Shri. Sudhakar Rajaram Ambiye (through his Power of Attorney holder and spouse, Smt. Sonal Sudhakar Ambiye) has filed a Petition on 24 June, 2014 seeking penal action against the Maharashtra State Electricity Distribution Co. Ltd. (MSEDCL) under Sections 142 and 146 of the Electricity Act (EA), 2003 for non -compliance of the Order dated 16 July, 2013 in Case No. 10 of 2013 passed by the Consumer Grievance Redressal Forum (CGRF), Ratnagiri Zone.
(2.) The Petitioner's prayers are as follows: "a) Complaint filed by the Complainant may kindly be resolved and the Respondent directed to comply strictly with order dated 16.07.2013 passed by Ld. Consumer Grievances Redress Forum, Ratnagiri Zone in Consumer Complaint No. 10 of 2013 b) Maximum monetary fine may be charged on the Respondents as per the provisions of S. 142 and 146 of Electricity Act for non -compliance of order dated 16.07.2013. c) Cost of present Application may be awarded..."
(3.) The facts as stated in the Petition and subsequent submission received on 14 July, 2014 are as below: 3.1. The Petitioner is a Commercial consumer of MSEDCL with 3 -phase connection. He received a provisional bill of Rs 1,35,930/ - dated 7 February, 2013 for the period from 21 November to 21 December, 2012. The bill showed an abnormally high usage of 14002 Units, which indicated that the meter was faulty. Petitioner also received a notice for disconnection under S. 56 of the EA, 2003. 3.2. The Petitioner filed a Complaint No. 10 of 2013 before CGRF, Ratnagiri on 11 March, 2013 in respect of bills raised by MSEDCL for the period 21 November, 2012 to 21 December, 2012. 3.3. The matter was heard by CGRF, Ratnagiri on 18 June, 2013, which allowed the Complaint with costs vide Order dated 16 July, 2013. The operative para of the Order is as below: 3.4. MSEDCL has not complied with the CGRF Order till date, hence the present Petition. Upon enquiry, MSEDCL informed the Petitioner that it is challenging the CGRF Order before the High Court. However, no notice has been received nor has stay been granted by the High Court. 3.5. Thus, MSEDCL is guilty of non -compliance of the Order and also of misinforming the Petitioner. MSEDCL has also issued an inflated bill for Rs 3, 27,750/ - for the period from 21 October to 21 November, 2013. ;


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