A.P. TRANSCO Vs. EDEN ENCLAVE OWNERS WELFARE ASSOCIATION
LAWS(APCDRC)-2008-8-4
ANDHRA PRADESH STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on August 04,2008

A.P. Transco Appellant
VERSUS
EDEN ENCLAVE OWNERS WELFARE ASSOCIATION Respondents

JUDGEMENT

- (1.) THIS is an appeal preferred by the opposite party APTRANSCO against the order of the District Forum -II, Hyderabad directing it to revise the bills and adjust the amount in the future bill besides compensation of Rs. 5,000 and costs of Rs. 1,000.
(2.) THE case of the complainant in brief is that it is a registered flat owners association. In their premises three meters were fixed by the appellant APTRANSCO. It is having common lighting, lift and other facilities for common purpose. From November, 2003, the appellant started issuing consolidated bills for three meters clubbing the units due to which they have been facing lot of problems. Because of consolidation, the slab charges have also been increased. Despite requests, they did not respond. Therefore, they prayed that the bills be revised and issue separate bills for three meters, and refund Rs. 1,390 besides compensation and costs.
(3.) THE appellant did not choose to contest, despite a notice is being served on it. The complainant in proof of its case filed Exs. A1 to A14 bills as well as receipts paid by them, and letter addressed to the appellant. After considering the documentary evidence placed on record, the District Forum opined that though separate meters were installed a single bill has been issued, therefore, it is a fit case to direct the appellant to revise the bills, and adjust the amount in future bills, and directed it to pay Rs. 5,000 towards compensation and Rs. 1,000 towards costs.;


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