RELIANCE COMMUNICATIONS LTD. Vs. BHARAT SANCHAR NIGAM LTD.
LAWS(TD)-2015-3-6
TELECOM DISPUTES SETTLEMENT AND APPELLATE TRIBUNAL
Decided on March 19,2015

RELIANCE COMMUNICATIONS LTD. Appellant
VERSUS
BHARAT SANCHAR NIGAM LTD. Respondents

JUDGEMENT

Aftab Alam, J. (Chairperson) - (1.) RELIANCE Communications Ltd. (Reliance) is a telecom service provider. It is in inter -connection arrangement with Bharat Sanchar Nigam Ltd. (BSNL) on the basis of an agreement executed by the two sides for provision of basic telephone service in Gujarat circle.
(2.) IN this petition filed under section 14(A)(1) of the Telecom Regulatory Authority of India Act, Reliance challenges the disconnection notice dated 27 September 2012 issued by BSNL for non -payment of its bill of Rs. 2,93,85,974/ -. The bill for the nonpayment of which the impugned disconnection notice is issued, is dated 1 April 2010. It is for the period 1 May 2003 to 14 November 2003 and it relates to basic services. It reads as under: There are some admitted mistakes both in the bill and the disconnection notice. In the bill it is stated: "This is a provisional demand subject to further/final demand to be raised by the BSNL depending upon the final outcome of the litigation before the Hon'ble TDSAT/Supreme Court".
(3.) HOWEVER , in the "short reply" filed by BSNL, it is stated (vide para 9) that the statement is due to inadvertence and is to be ignored.;


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