GUNJAN PAINTS LTD Vs. UTTAR GUJARAT VIJ CO LTD & ANR
LAWS(GJH)-2014-4-219
HIGH COURT OF GUJARAT
Decided on April 01,2014

Gunjan Paints Ltd Appellant
VERSUS
Uttar Gujarat Vij Co Ltd And Anr Respondents

JUDGEMENT

- (1.) BY way of this petition under Article 226 of the Constitution of India, the petitioner has challenged order dated 19.10.2004 passed by the Appellate Committee of the respondentCompany in Appeal No.A85/ 2004 as well as revised supplementary bill dated 17.11.2004.
(2.) THE facts which can be culled out from the record of the petition are that the petitionerCompany is engaged in the business of manufacturing industrial paints and dry powder for textile mills and is having its unit at Village Moti Bhoyan, Tal. Kalol, Dist. Gandhinagar.
(3.) THAT the petitioner applied for electric connection with the respondentCompany and accordingly the respondent provided electric connection being Consumer No. and category HT19800 with contract demand at 160 KVA at the factory premises of the petitioner. That the inspection team of the respondentCompany, consisting of Deputy Engineer (T) and Junior Engineer (Lab) of Kalol Division, inspected the electrical installations of the petitionerCompany on 15.06.2004 and accordingly Checking Sheet No.000611 was prepared. That on checking the electrical installations of the petitioner, the officers of the respondentCompany expressed their apprehension that the seals applied on the terminal cover as well as the meter body seals were tampered with. That all seals applied on meters viz. (i) metal meter boxG5035841; (ii) test terminal block2G047345; (iii) meter optical G5 035840; (iv) CTPT T/G UG08590 (MW); (v) CTPT Body UG08587 to UG08590 (MW) and CTPT window 4G08589 (NW) were found to be O.K. That accordingly the meter was sent for laboratory examination, which was done in presence of the representative of the petitioner on 04.08.2004 and the laboratory report dated 04.08.2004 indicates that both the plastic seals applied on the meter body and terminal cover body were found tampered and for further examination of the status of the meter the respondent thought it fit to postpone further investigation and decided to call representative of the meter manufacturing company i.e. L and T for joint investigation, more particularly of the lead seal of meter body and meter.;


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