KULSOOM KHAN ALIAS KULSOOM BEGUM Vs. UTTARANCHAL POWER CORPORATION LTD
LAWS(UTN)-2012-3-12
HIGH COURT OF UTTARAKHAND
Decided on March 29,2012

Kulsoom Khan Alias Kulsoom Begum Appellant
VERSUS
UTTARANCHAL POWER CORPORATION LTD Respondents

JUDGEMENT

- (1.) LIST revised. Case called out twice. None appears for the appellant/plaintiff.
(2.) THE appellant was the plaintiff in court below and had filed a suit which was registered as Suit No. 38 of 2005. According to the plaintiff/appellant she had taken an electricity connection from Uttarakhand Power Corporation being No. 001075 and has been paying the bill regularly till 1990. In July, 1990 the plaintiff sold the land on which a tube-well was installed to another person. Thereafter the land changed hands. AM the same, for the electricity connection to the tube-well, the plaintiff had moved an application with the Power Corporation for disconnection and the same has been done. Subsequently, a bill of RS.67,000.00 was issued by the Power Corporation which was challenged by the appellant by filing a suit. After giving notice to the defendants, including the Power Corporation the trial court, inter alia, framed the following issues :- "1. Whether the plaintiff had paid the entire bills till July, 1990 and subsequently had directed the Power Corporation to disconnect the electricity connection."
(3.) APART from this, there were other eight issues framed by the trial court.;


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