SDO, ELECTRICITY OP SUB-DIVISION NO 9, SECTOR 43, CHANDIGARH Vs. JAI GOPAL
LAWS(UTRCDRC)-2006-9-2
UNION TERRITORY STATE CONSUMER DISPUTE REDRESSAL COMMISSION
Decided on September 26,2006

Sdo, Electricity Op Sub -Division No 9, Sector 43, Chandigarh Appellant
VERSUS
JAI GOPAL Respondents




JUDGEMENT

- (1.)BRIEFLY stated the facts are that Sh. Jai Gopal (complainant) is a subscriber of domestic electricity connection bearing A/c No. 409/4402/042200R installed at his premises. He had been regularly charged as per actual meter readings upto 13.12.2000, on which date the meter became dead at reading 6873.
(2.)IT was next averred that the electricity department instead of changing the dead stop meter, continued sending the bills on average consumption basis. Initially, the average consumption was fixed at 560 units for each billing period of two months from the bill dated 2.5.2002, thereafter, @ 600 units per billing period w.e.f. bill dated 2.9.2003 onwards and then, the average consumption was arbitrarily increased to 800 units per bi -monthly billing period from the bill dated 2.5.2005. The photo copies of the said bills are Annexures C -1 to C -3.
(3.)IT was next averred that the complainant Shri Jai Gopal was out of India as he had shifted to Australia along with his family and the entire house remained locked upto 31.7.2005. However, his relatives and representatives had made application for change of dead stop meter and it was ultimately changed on 2.8.2005.
Alleging deficiency in service, the complaint was filed and stated that the bills on the basis of average for the 4 -6 months preceding the period could only be charged for a maximum period of six months in total prior to 1.8.2005 and, as such, the remaining amount should be refunded to him. He also claimed interest @ 18% p.a on the entire amount and also compensation to the tune of Rs. 25,000 besides costs of the litigation, etc.



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