THRISSUR CORPORATION KERALA Vs. SUDHAN KERALA
LAWS(KERCDRC)-2010-1-2
KERALA STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on January 18,2010

Thrissur Corporation Kerala Appellant
VERSUS
Sudhan Kerala Respondents

JUDGEMENT

- (1.) THE appellant is the 3rd opposite party in CC 454/2007 in the file of CDRF, Thrissur. The appellant is under orders to pay Rs.5000/ - as compensation with interest at the rate of 12%.
(2.) THE complainant is an occupier of the room owned by the appellant for the monthly license fee of Rs.1551/ - from 19.4.2006. As against the assurance of the opposite parties it was found that there is no power supply. It was learnt that the previous owner left with the arrears of Rs.11,130/ - to the electricity Board. He is not in a position to get new electricity supply without clearing the arrears.
(3.) THE 1st and 2nd opposite party/KSEB had contended that the electricity connection was disconnected and dismantled as the previous occupier did not pay electricity charges. As per rules for giving fresh connection the previous arrears has to be paid. The appellant/3rd opposite party has filed version contenting that as per the terms and conditions of quotation notice the licensee has to bear the expenses of the water and electricity; and the necessary certificate has been issued.;


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