RAJSHREE TEA AND INDUSTRIES PVT. LTD. Vs. ASSAM POWER DISTRIBUTION CO. LTD.
LAWS(GAU)-2018-9-161
HIGH COURT OF GAUHATI (AT: GAUHATI)
Decided on September 10,2018

Rajshree Tea And Industries Pvt. Ltd. Appellant
VERSUS
ASSAM POWER DISTRIBUTION CO. LTD. Respondents

JUDGEMENT

UJJAL BHUYAN,J. - (1.) This order will dispose of all the 3 (three) writ petitions, i.e., WP(C) Nos. 932, 2992 and 3048 of 2017.
(2.) Heard Mr S K Kejriwal, learned counsel for the petitioners and Mr A D Choudhury, learned Standing Counsel, Assam Power Distribution Company Limited (APDCL)
(3.) In WP(C) No. 932 of 2017, primary challenge is to the assessment order dated 04.02.2017, affirming the provisional assessment of Rs. 54,40,979.00 as dues to be paid by the petitioner as well as the consequential bill dated 04.02.2017.;


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