HANUMAN STEEL ROLLING MILL Vs. C E S C LIMITED
LAWS(CAL)-1996-4-15
HIGH COURT OF CALCUTTA
Decided on April 12,1996

SRI HANUMAN STEEL ROLLING MILL Appellant
VERSUS
C.E.S.C. LTD. Respondents


Referred Judgements :-

FRANKLIN V. MINISTER TOWN COUNTRY PLANNING [REFERRED TO]
LISTER V. RAMFORD [REFERRED TO]
GLAMORGAN COUNTY COUNCIL V. CARTER [REFERRED TO]
OHN V. REES [REFERRED TO]
MATADIN V. ASSISTANT ENGINEER,DPE HYDERABAD [REFERRED TO]
WISEMAN V. BURNMAN [REFERRED TO]
M/S. SOUTHERN INDIA MARINE PRODUCTS 5 PVT. LTD. V. KERALA STATE ELECTRICITY BOARD [REFERRED TO]
IN R.S. DASS V. UNION OF INDIA [REFERRED TO]
WALDORF RESTAURANT V. STATE OF WEST BENGAL [REFERRED TO]
SANKARDAS PAUL V. STATE OF WEST BENGAL [REFERRED TO]
UNION OF INDIA V. W. N. CHADDA [REFERRED TO]
IN AUCKLAND INTERNATIONAL LTD. V. THE CESC LTD. [REFERRED TO]
IN M/S. GANGES MANUFACTURING CO. LTD. V. WEST BENGAL STATE ELECTRICITY BOARD [REFERRED TO]
S. M. SANJEEVA RAO V. ANDHRA PRADESH STATE ELECTRICITY BOARD,HYDERABAD [REFERRED TO]
M/S. SRI BALASARI CONSTRUCTION PRIVATE LTD. V. C.E.S.C. LTD. [REFERRED TO]
CLEVELAND V. BOARD OF EDUCATION [REFERRED TO]
MULLANE V. CENTRAL HANOVER BANK AND TRUST COMPANY [REFERRED TO]
IN MANEKA GANDHI V. UNION OF INDIA [REFERRED TO]
GOVT. OF ASSAM V. MAYING C. H. PEGU [REFERRED TO]
GOVERNMENT OF INDIA V. KUL HIND (ALL INDIA) MAJLIS-E-MILLAT [REFERRED TO]
DULICHAND V. CHIEF GENERAL MANAGER,CALCUTTA TELEPHONE [REFERRED TO]
AVTAR SINGH VS. STATE OF PUNJAB [REFERRED TO]
A K KRAIPAK VS. UNION OF INDIA [REFERRED TO]
JAI SINGH VS. UNION OF INDIA [REFERRED TO]
RAM RATTAN VS. STATE OF UTTAR PRADESH [REFERRED TO]
S L KAPOOR VS. JAGMOHAN [REFERRED TO]
LIBERTY OIL MILLS VS. UNION OF INDIA [REFERRED TO]
UNION OF INDIA UNION OF INDIA BISWAROOP CHATTERJEE ACHINTA KUMAR BISWAS NABENDU BOSE LAXMI NARAYAN VS. TULSIRAM PATEL:SADANAND JHA:G P KOUSHAL:UNION OF INDIA:STATE OF MADHYA PRADESH [REFERRED TO]
MADHYA PRADESH ELECTRICITY BOARD VS. BASANTIBAI [REFERRED TO]
GENERAL MANAGER CUM CHIEF ENGINEER BIHAR STATE ELECTRICITY BOARD VS. RAJESHWAR SINGH [REFERRED TO]
BIHAR STATE ELECTRICITY BOARD PATNA VS. GREEN RUBBER INDUSTRIES [REFERRED TO]
MUNICIPAL CORPORATION OF DELHI VS. AJANTA IRON AND STEEL COMPANY PRIVATE LIMITED [REFERRED TO]
NEELIMA MISRA VS. HARINDER KAUR PAINTAL [REFERRED TO]
KARNATAKA PUBLIC SERVICE COMMISSION Y C SHIVAKUMAR VS. B M VIJAYA SHANKAR:B M VUAYA SHANKAR [REFERRED TO]
D K YADAV VS. J M A INDUSTRIES LIMITED [REFERRED TO]
ISHA MARBLES BIHAR STATE ELECTRICITY BOARD CHAIRMAN BIHAR STATE ELECTRICITY BOARD BIHAR STATE ELECTRICITY BOARD BIHAR STATE ELECTRICITY BOARD VS. BIHAR STATE ELECTRICITY BOARD:WAXPOL INDUSTRIES:SUMAN PACKAGING P LTD [REFERRED TO]
DELHI DEVELOPMENT AUTHORITY VS. SKIPPER CONSTRUCTION [REFERRED TO]
KULDEEP SINGH DHINGRA V. MUNICIPAL CORPORATION OF DELHI [REFERRED TO]
RAM KUMAR VS. DISTRICT INSPECTOR OF SCHOOLS HARDWAR [REFERRED TO]
ASSOCIATED POWER CO LTD VS. RAM TARAN ROY [REFERRED TO]
DAMODAR VALLEY CORPORATION VS. SUPERINTENDENT OF COMMERCIAL TAXES GIRIDIH [REFERRED TO]
HAMIDULLAH KHANJABALPUR VS. CHAIRMANMADHYA PRADESH ELECTRICITY BOARDRAMPUR [REFERRED TO]
GAUTAM ROY VS. C E S C LTD [REFERRED TO]
RAMA SHANKER SINHA VS. STATE [REFERRED TO]
BIHAR STATE ELECTRICITY BOARD VS. STATE OF BIHAR [REFERRED TO]
DUMRAON TEXTILES LIMITED VS. BIHAR STATE ELECTRICITY BOARD [REFERRED TO]
PYRITES PHOSPHATES AND CHEMICALS LIMITED VS. BIHAR ELECTRICITY BOARD [REFERRED TO]



Cited Judgements :-

YUM RESTAURANTS INDIA PVT LTD VS. COMMISSIONE R OF INCOME TAX DELHI [LAWS(DLH)-2005-5-111] [REFERRED TO]
SHIVA STEEL RE ROLLING MILLS AND AN VS. WEST BENGAL STATE ELECTRICITY BOARD [LAWS(CAL)-1997-9-22] [REFERRED TO]
SAMARESH BANERJEA VS. CESC LIMITED [LAWS(CAL)-1998-9-37] [REFERRED TO]
RANDHIR SINGH VS. UNION OF INDIA [LAWS(CAL)-1999-2-2] [REFERRED TO]
C E S C LTD VS. KARAN CAFE [LAWS(CAL)-1999-10-34] [REFERRED TO]
SHANTINIKETAN SOCIETY VS. STATE [LAWS(CAL)-2000-12-7] [REFERRED TO]
TAGORE HOME JUNIOR COLLEGE EAST MAREDPALLY SECUNDERABAD VS. P P A CHRISTIAN [LAWS(APH)-2001-4-36] [REFERRED TO]
PEERLESS GENERAL FINANCE AND INVESTMENT CO LTD VS. DEPUTY COMMISSIONER OF INCOME TAX [LAWS(CAL)-1998-12-19] [REFERRED TO]
CESC LIMITED VS. PAWAN KUMAR KEDIA [LAWS(CAL)-2006-11-58] [REFERRED TO]
MAHAMAYA COMPANY PVT. LTD. VS. WEST BENGAL STATE ELECTRICITY BOARD [LAWS(CAL)-2000-4-44] [REFERRED TO]


JUDGEMENT

- (1.)All these writ applications involving common questions of law and fact 1 were taken up for hearing together and are being disposed of by this common judgment.
(2.)The petitioners in all the cases are consumers of electrical energy having obtained electrical connection from the respondent-company but their electrical connection had been disconnected on diverse dates by the Officers of Loss Control Cell of C.E.S.C. Ltd. upon surprise inspections and having allegedly found that the petitioners have indulged in theft or pilferage of electrical energy.
(3.)In some matters, affidavits-in-opposition have been filed by the C.E.S.C. Ltd. where in almost stereo type statements have been made that upon inspection the meter body of the meter installed in the premises of the consumers were found spurious and/or the seals of the service cut out were found missing or the seals on the meter body were found tampered.
;


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