JANGPAL SHARMA Vs. WESTERN U P ELECTRIC POWER AND SUPPLY CO
LAWS(ALL)-1965-7-12
HIGH COURT OF ALLAHABAD
Decided on July 21,1965

JANGPAL SHARMA Appellant
VERSUS
WESTERN U.P. ELECTRIC POWER AND SUPPLY CO. Respondents

JUDGEMENT

D.P.Uniyal, J. - (1.)THIS appeal from the decree of the Civil Judge dismissing the suit for mandatory injunction has been filed by the plaintiff. The plaintiff took out an electric connection S. C. No. 218 for power and S. C. No. 332 for light and fan from the defendant Electric Supply Company, Firozabad, for running a factory under an agreement Ex. 1, dated 20-12-1945. In 1951 the plaintiff leased out the said factory to one Ram Dayal and let out the service connections also to him without the permission of the defendant Company. Acting under paragraph 13 of the agreement aforesaid the defendant Company cut off the electric power of the factory on 7-7-1952, treating the agreement as being at an end. Hence the suit.
(2.)THE main defence of the Electric Supply Company was that the electric power was not transferable under the terms and conditions of the agreement and the plaintiff having let out the said electric connections to a third party without their consent they were justified in terminating the agreement. It was also contended on behalf of the defendant that the plaintiff had himself intimated to the defendant Company by his letter, dated 10-6-1962 to disconnect the electric connections as the lessee, Ram Dayal had failed to pay up the arrears of electric charges.
It was contended on behalf of the appellant that there was no provision in the agreement that breach of any of the conditions mentioned therein shall entail disconnection of power by the licensee. Secondly, it was urged that the agreement in question had not been approved by the State Government in accordance with paragraph VI of the Schedule of the Indian Electricity Act; and lastly, that Paragraph 13 of the agreement was ultra vires of the Act. 3a. Paragraph 13 of the agreement reads as follows:-- "This agreement and/or benefits and obligations thereof, shall not be transferable".

It was said that although under the agreement the plaintiff had no right to transfer the electric connections to a third party the defendant was not empowered to disconnect the service connections and stop the supply of energy. It seems to me that the contention of the learned counsel is based on a misreading of the Act. Section 3 (2) (f) of the Indian Electricity Act provides- "The provisions contained in the Schedule shall be deemed to be incorporated with, and form part of, every licence granted under this part, save in so far as they are expressly added to, varied or excepted by the licence and shall, subject to any such additions, variations or exceptions which the Provincial Government is hereby empowered to make, apply to the undertaking authorised by the licence...."

(3.)PARAGRAPH VI (1) (a) of the Schedule provides- "Where a requisition is made by an owner or occupier of any premises requiring the licensee to supply energy for such premises, the occupier shall within 14 days after the service on him by the licensee in writing in this behalf, tender to the licensee a written contract, in a form approved by the Provincial Government, duly executed and with sufficient security, binding himself to take a supply of energy for not less than two years to such amount as will assure, at current rates charged by the licensee, a reasonable return to the licensee." Thus the contract Ex. A-1 entered into by A the plaintiff with the licencee constituted the terms and conditions upon which supply of power was agreed to be made by the defendant Company to the plaintiff. Any breach committed by the plaintiff of any of the terms and conditions of the said contract would be a breach of the provisions of the Act. Inasmuch as A the plaintiff let out the electric connections, without the permission of the Electric Company, the latter could enforce the terms of the contract and terminate the agreement.
The second argument that the Provincial Government had not approved the agreement form Ex. A-1 is not open to the appellant. No such plea was raised by him in the plaint, nor was the point taken in the trial Court. It being a pure question of fact, the lower appellate Court was, in my opinion, justified in rejecting it.

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