GUJARAT ELECTRICITY BOARD VADODARA Vs. KANTILAL RAJABHAI PATEL
LAWS(GJH)-1988-2-5
HIGH COURT OF GUJARAT
Decided on February 03,1988

Gujarat Electricity Board Vadodara Appellant
VERSUS
KANTILAL RAJABHAI PATEL Respondents

JUDGEMENT

A.P.RAVANI - (1.)Even when it is found that the meter was not tampered with was it proper and reasonable for the G.E.B. not to restore the electric connection immediately was the delay of about three months in restoration of electric connection justified ? Is it not necessary that the superior officers of the Board be little more vigilant and try to minimise the hardships of petty consumers who are generally at the mercy of junior officers and other employees of the Board at the lower levels ?
(2.)The learned Counsel for the appellant was told that if he does not have sufficient record with him he is at liberty to ask for adjournment. He fairly stated that for the purpose of arguing the matter he had sufficient papers with him and he did not want adjournment on that ground. I have gone through the judgment of the lower Court and heard the learned Counsel for the appellant on all the points urged by him
(3.)The respondent-original plaintiff filed a suit against the appellant-Board for recovery of Rs. 25 0 as damages on the allegation that the electric supply was wrongly disconnected and he was wrongly deprived of the electric supply for a period of about three months.
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