JODHPUR VIDYUT VITRAN NIGAM LTD. Vs. RAVI KANT
LAWS(NCD)-2020-1-45
NCDRC
Decided on January 09,2020

JODHPUR VIDYUT VITRAN NIGAM LTD. Appellant
VERSUS
RAVI KANT Respondents

JUDGEMENT

V.K.JAIN,J. - (1.) The complainant/respondent applied to the petitioner for an electricity connection in the residential flat occupied by him. Since the connection was not provided, he approached the concerned District Forum by way of a Consumer Complaint alleging therein that at the instance of the petitioner, he had deposited a sum of Rs.3,200/- with them on 24.09.2015 but the connection had not been released to him. He therefore, sought release of the connection with compensation etc.
(2.) The complaint was resisted by the petitioner which interalia stated in its reply that though the complainant had submitted an application for grant of electricity connection on 24.09.2015, no demand notice had been issued to them nor had they given any connection to the complainant. It was also pleaded that the complainant was not a consumer of the petitioner.
(3.) The District Forum having allowed the Consumer Complaint and having directed release of the connection alongwith compensation and cost of litigation, the petitioner approached the concerned State Commission by way of an appeal. The said appeal having been dismissed, the petitioner is before this Commission.;


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