M/S. GUPTA ELECTRICALS PVT. LTD Vs. SAMPURAN KAUR
LAWS(NCD)-2020-11-42
NCDRC
Decided on November 24,2020

M/S. Gupta Electricals Pvt. Ltd Appellant
VERSUS
SAMPURAN KAUR Respondents

JUDGEMENT

V.K.JAIN - (1.) No one has appeared for the complainant to argue this matter despite the scanned record and video link having been sent to her counsel. The Court Master also sent a message to the learned counsel for the complainant requesting him to join but he has not joined the proceedings. A perusal of the record would show that no one had appeared for the complainant on 28.08.2020, 14.10.2020 and 27.10.2020 which were the last three dates of hearing. The matter being very old matter, the revision petitions having been filed in the year 2012 and the consumer complaints having been filed in 2008, there is no justification for any further adjournment. I have therefore heard the learned counsel for the opposite parties in the consumer complaints, namely, Gupta Electricals Pvt. Ltd. and Punjab State Power Corp. Ltd. and have considered the record.
(2.) The Punjab State Power Corp. Ltd. hereinafter to as the 'Corporation', had floated a scheme under which tublewell connections could be installed by the farmers with the approval of the said Corporation . On the complainant applying for the tubewell connection under the said scheme known as "OYT Scheme" and depositing Rs.27500/- on 13.2.2008, an estimate was prepared by Jr. Engineer of the Corporation and according to the complainant, he was asked to contact the petitioner Gupta Electricals for purchasing the requisite equipment and installing the transformer, poles and providing wiring upto her field. The petitioner demanded an amount of Rs.249110/-from the complainant for the aforesaid work which included the cost of the transformer and other equipment, wires, poles etc. The complainant paid a sum of Rs.239100/- to the petitioner on 25.3.2008. The work awarded to the petitioner however, was not completed and consequently the electricity connection was not released by the Corporation. The complainant therefore approached the concerned District Forum by way of a consumer complaint seeking compensation etc.
(3.) The complaint was resisted by the petitioner as well as by the Corporation. In its reply, the Corporation admitted approval of the application of the complainant for installation of tubewell and deposit of registration fee as well as approval of the layout / sketch and bill of material. It was inter alia stated in the written version of the Corporation that after approval of the sketch and bill of material, a refund order of Rs.25,000/- has to be issued to the farmer, after getting clearance from CEI Punjab, alongwith test report from the contractor, the connection is to be released. However, in this case the connection could not be released for want of requisite clearance certificate and test report.;


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