KULBIR SINGH Vs. PUNJAB STATE POWER CORPORATION LIMITED
LAWS(PUNCDRC)-2014-2-10
PUNJAB STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on February 20,2014

KULBIR SINGH Appellant
VERSUS
Punjab State Power Corporation Limited Respondents

JUDGEMENT

- (1.) SH . Kulbir Singh, appellant/complainant (In short "the appellant") has filed this appeal against the order dated 07.12.2010 passed by the learned District Consumer Disputes Redressal Forum, Amritsar (in short "the District Forum").
(2.) FACTS in brief are that the appellant filed a complaint under section 12 of the Consumer Protection Act, 1986 (in short, "the Act") against the respondent/opposite party (hereinafter called as "the respondent"), asserting that he is resident of 2721, Ram Nagar, Sultanwind Road, Amritsar and has electric connection bearing Account No.C -43 -SW -250392 -Y and is paying the bills regularly. On 17.06.2010, the respondent sent a bill issued in the name of Parminder Singh, to the appellant, showing the consumption of 1118 units and the arrears amounting to Rs.13,951/ - and the total amount was Rs.22,870/ -, including Rs.1,977/ - as penalty payable before 29.06.2010. This demand is illegal as there were no arrears in the account of the appellant as he is paying the bills regularly. The appellant requested the respondent to correct the bill, but the respondent refused to consider the request. The said bill is illegal, null and void and the appellant is not liable to pay the same.
(3.) IT was prayed that the respondent may be directed to withdraw the bill dated 17.06.2010 and not to recover the amount of Rs.13,951/ - and Rs.1,977/ -. The respondent may also be directed not to disconnect the electric connection and shall pay Rs.20,000/ - on account of mental tension, harassment and inconvenience as well as litigation expenses. In the written version filed on behalf of the respondent, preliminary objections were raised that the appellant is estopped by his act and conduct from filing the complaint and the complaint is liable to be dismissed. The appellant has no locus standi to file the complaint. The appellant is defaulter of the respondent, being the beneficiary user of the electric connection Account No.SW -25/392 in the name of Parminder Singh in the same premises where the electric connection No.SW -49/10 in the name of Bhagat Singh was installed and the defaulting amount of Rs.13,951/ - was due on account of consumption of electricity. The appellant is violating the rules and regulations of the respondent Corporation, by not paying the defaulting amount, being owner and beneficiary and he is liable to pay the assessed amount vide Memo No.992 dated 07.04.2010 as per inspection report No.24/61 dated 31.03.2010. The appellant has not approached the appellate authority under the Act.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.