C.SHEKAR REDDY Vs. SUPERINTENDING ENGINEER (OPERATION), A.P.S.E.B.(NOW A.P.TRANSCO)
LAWS(APCDRC)-2003-3-11
ANDHRA PRADESH STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on March 03,2003

C.SHEKAR REDDY Appellant
VERSUS
Superintending Engineer (Operation), A.P.S.E.B.(Now A.P.Transco) Respondents

JUDGEMENT

P.RAMAKRISHNAM RAJU,PRESIDENT - (1.) THE complainant in C.D. 83/1997 on the file of the District Forum, Warangal is the appellant.
(2.) HIS case is that he is having an Electricity Service connection to his ËśRuller since 11 years. In fact, he wanted to opt for 7.5 HP load but on the suggestion of the opposite parties, he applied for 15 H.P. Hence, in January, 1990, he applied for reduction of the load from 15 HP to 7.5 HP. The third opposite party inspected the premises and found that the complainant was running only 7.5 HP Motor and promised to carry out the report within three months but curiously supply was disconnected. When the complainant made a representation, power was restored on payment of Rs. 4,547/ - on 19.2.1992, but, it was again disconnected on 30.7.1993 on the ground that he failed to make payment for the months of June and July, 1993. Hence, the complainant approached the District Forum for redressal of his grievances.
(3.) THE opposite parties 1 and 3 filed their written version which was adopted by the second opposite party, wherein it is admitted that the complainant made an application for reduction of load. It is further asserted that the load was reduced with effect from 30.9.1990 but the letter was issued on 3.2.1995. It is also pleaded that the complaint is barred by limitation. The complainant, besides filing his affidavit, filed Ex. A1 to Ex. A -4. The opposite parties did not adduce any oral evidence.;


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