C G STATE POWER DISTRIBUTION Vs. RAMRATAN
LAWS(CHHCDRC)-2010-5-3
CHHATISGARH STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on May 03,2010

C G State Power Distribution Appellant
VERSUS
RAMRATAN Respondents

JUDGEMENT

- (1.)THIS appeal is directed against order dated 9.2.2010 of District Consumer Disputes Redressal Forum, Durg (hereinafter called as "District Forum for short), in complaint case No.225/2009, whereby the appellants herein, have been directed to recover only 67% of the amount of the bills issued to the respondent/complainant and that too in monthly installment of Rs.500 each. They have also been directed to pay a sum of Rs.1,000 as compensation for mental agony.
(2.)THE case of the complainant/respondent before the District Forum, was that he is a person of "below poverty line" (hereinafter called as BPL for short) and is also a disabled person and, so, was entitled to have rebate of 33% on electricity charges. The appellant Electricity Board had not provided that rebate to the respondent/complainant and had issued excessive bills, which could not be paid. Electric connection of respondent/complainant was disconnected on account of non -payment of the bills. It has been averred that in not providing rebate and in disconnecting electricity connection, the appellants have committed deficiency in service, and so, a consumer complaint was filed before the District Forum, which was resisted by the appellants herein on the ground that the sanctioned load for domestic connection of the respondent was 300 watts and therefore, as per rules, he was not entitled of any rebate, on account of the sanctioned load of more than 120 watts and on account of the yearly consumption more than 360 units. It has been averred by the appellants before the District Forum that since February 2006 the respondent/complainant failed to pay electricity charges, so, the electric connection was disconnected and in doing so, no deficiency in service was committed by it.
(3.)LEARNED District Forum, has agreed with the complainant and directed the appellant herein, by the impugned order to provide rebate to the complainant/respondent and also to provide facility of payment of bills in installments.
We have heard arguments of both parties and perused the record of the District Forum.



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