V.J.GEORGE Vs. KERALA STATE ELECTRICITY BOARD
LAWS(KERCDRC)-2009-4-8
KERALA STATE CONSUMER DISPUTES REDRESSAL COMMISSION
Decided on April 21,2009

V.J.George Appellant
VERSUS
KERALA STATE ELECTRICITY BOARD Respondents

JUDGEMENT

S .CHANDRA MOHAN NAIR, MEMBER - (1.)Aggrieved by the dismissal of the complaint by the CDRF, Kottayam in OP No. 269/04, this appeal has been preferred by the complainant calling for the interference of this Commission as to the correctness of the order passed by the forum below.
(2.)THE complainant has approached the Forum alleging that the order passed by the Executive Engineer, Vaikkom as per the direction of the Honble High Court in OP No.15099/2000 is incorrect and stating that the bill issued on 29.10.99 for Rs.23,262 and upheld by the Executive Engineer is not sustainable due to the reasons set forth in the complaint. He has also prayed before the Forum that the bill dated.29.10.99 for Rs. 23,262 is to be set aside and the opposite party be directed to fix the charge on the basis of the last monthly payment made by the petitioner along with compensation and cost.
(3.)THE second opposite party filed version for himself and for the other opposite party contending that the complainant is a consumer having tariff under LT VIIIA with the connected load of 2KW and that the bill issued was for the additional consumption made by the complainant over and above the allowed consumption as per the provisional consumption fixed. It was also submitted by them that the Executive Engineer who is the appellate authority had confirmed the bill and in such a situation the complainant was liable to pay the said amount and submitted that there was no deficiency of service on the part of the opposite parties and prayed for dismissal of the complaint.
The evidence consisted of the affidavits filed by the petitioner and the second opposite party and Exs. A1 to A4 and B1 to B3.



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