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P.C. Rao & Another v/s The State of Karnataka, Represented by its Under Secretary Energy Department & Others


Company & Directors' Information:- H-ENERGY PRIVATE LIMITED [Active] CIN = U40300MH2007PTC175626

Company & Directors' Information:- A A ENERGY LIMITED [Active] CIN = U40100MH2005PLC157604

Company & Directors' Information:- K M ENERGY PRIVATE LIMITED [Active] CIN = U40300UP2014PTC067293

Company & Directors' Information:- R. R. ENERGY LIMITED [Active] CIN = U40109CT2004PLC016580

Company & Directors' Information:- ENERGY INDIA CORPORATION LIMITED [Strike Off] CIN = U40101MH2008PLC181157

Company & Directors' Information:- B & S ENERGY PRIVATE LIMITED [Active] CIN = U40108KA2008PTC048416

Company & Directors' Information:- M. E ENERGY PRIVATE LIMITED [Active] CIN = U51503PN1998PTC114226

Company & Directors' Information:- K ENERGY COMPANY LIMITED [Active] CIN = U40100CT2007PLC020433

Company & Directors' Information:- U R ENERGY (INDIA) PRIVATE LIMITED [Active] CIN = U40108GJ2011PTC067834

Company & Directors' Information:- B & G ENERGY PRIVATE LIMITED [Active] CIN = U40107TN2006PTC061362

Company & Directors' Information:- J C I ENERGY PRIVATE LIMITED [Converted to LLP] CIN = U40102KA2011PTC058550

Company & Directors' Information:- ENERGY INDIA LIMITED [Strike Off] CIN = U74899DL1998PLC096211

Company & Directors' Information:- INDIA ENERGY PRIVATE LIMITED. [Strike Off] CIN = U74899DL2000PTC103993

Company & Directors' Information:- V ENERGY PRIVATE LIMITED [Active] CIN = U40102TG2011PTC073693

Company & Directors' Information:- S M M ENERGY PRIVATE LIMITED [Active] CIN = U40109TG2014PTC092679

Company & Directors' Information:- C & C ENERGY PRIVATE LIMITED [Active] CIN = U29299DL2010PTC204724

Company & Directors' Information:- U S G ENERGY PRIVATE LIMITED [Active] CIN = U29307TZ2005PTC012414

Company & Directors' Information:- A B T ENERGY PRIVATE LIMITED [Active] CIN = U40108KA1983PTC005321

Company & Directors' Information:- A & T ENERGY PRIVATE LIMITED [Strike Off] CIN = U40106GJ2012PTC070207

Company & Directors' Information:- K E ENERGY PRIVATE LIMITED [Strike Off] CIN = U40300TN2011PTC080288

Company & Directors' Information:- V A R ENERGY INDIA PRIVATE LIMITED [Strike Off] CIN = U40300TG2014PTC095926

Company & Directors' Information:- C & N ENERGY PRIVATE LIMITED [Strike Off] CIN = U40100KL2011PTC028837

Company & Directors' Information:- M K D ENERGY PRIVATE LIMITED [Active] CIN = U31908UP2015PTC070501

Company & Directors' Information:- C I T L ENERGY PRIVATE LIMITED [Strike Off] CIN = U40108TG2010PTC066844

Company & Directors' Information:- C R B ENERGY PRIVATE LIMITED [Active] CIN = U40108TG2010PTC066845

Company & Directors' Information:- J S ENERGY PRIVATE LIMITED [Active] CIN = U45202HP2006PTC030006

Company & Directors' Information:- T V G ENERGY PRIVATE LIMITED [Strike Off] CIN = U52100UP2014PTC066243

Company & Directors' Information:- G G ENERGY PRIVATE LIMITED [Strike Off] CIN = U74899DL1994PTC058590

Company & Directors' Information:- V G ENERGY PRIVATE LIMITED [Strike Off] CIN = U40100MH2005PTC156544

Company & Directors' Information:- D R R ENERGY PRIVATE LIMITED [Active] CIN = U40102TN2009PTC073741

Company & Directors' Information:- Q - ENERGY PRIVATE LIMITED [Strike Off] CIN = U74920WB2012FTC182047

Company & Directors' Information:- H R ENERGY PRIVATE LIMITED [Strike Off] CIN = U40101RJ2003PTC018712

Company & Directors' Information:- J R J R ENERGY PRIVATE LIMITED [Strike Off] CIN = U40100MH2005PTC153641

Company & Directors' Information:- R M ENERGY PRIVATE LIMITED [Strike Off] CIN = U40108MH2003PTC142881

Company & Directors' Information:- S V E ENERGY PRIVATE LIMITED [Active] CIN = U40100TN2009PTC073738

Company & Directors' Information:- L V S ENERGY PRIVATE LIMITED [Under Process of Striking Off] CIN = U40101TG2010PTC068290

Company & Directors' Information:- A. S. R. ENERGY PRIVATE LIMITED [Strike Off] CIN = U40105TG2008PTC056907

Company & Directors' Information:- S S E ENERGY (INDIA) PRIVATE LIMITED [Strike Off] CIN = U40108TG2014PTC093709

Company & Directors' Information:- K & H ENERGY PRIVATE LIMITED [Strike Off] CIN = U40109AP2012PTC079162

Company & Directors' Information:- P & S ENERGY PRIVATE LIMITED [Strike Off] CIN = U40109TG2011PTC072632

Company & Directors' Information:- P A ENERGY PRIVATE LIMITED [Strike Off] CIN = U40100HP2006PTC030328

Company & Directors' Information:- S & G ENERGY PRIVATE LIMITED [Strike Off] CIN = U31101CH2010PTC032133

Company & Directors' Information:- P M S ENERGY INDIA PRIVATE LIMITED [Active] CIN = U74999DL2012PTC236645

Company & Directors' Information:- D M ENERGY PRIVATE LIMITED [Strike Off] CIN = U40107DL2010PTC199110

Company & Directors' Information:- S K S ENERGY PRIVATE LIMITED [Strike Off] CIN = U40108DL2003PTC119741

Company & Directors' Information:- C P ENERGY PRIVATE LIMITED [Strike Off] CIN = U40109DL2010PTC204395

Company & Directors' Information:- 3 A S ENERGY PRIVATE LIMITED [Strike Off] CIN = U40300DL2013PTC250263

Company & Directors' Information:- I S R ENERGY PRIVATE LIMITED [Under Process of Striking off] CIN = U40103AP2012PTC084585

Company & Directors' Information:- T AND F ENERGY PRIVATE LIMITED [Active] CIN = U40100MP2011PTC026065

Company & Directors' Information:- V V ENERGY PRIVATE LIMITED [Active] CIN = U40101KA2008PTC046429

Company & Directors' Information:- E P C ENERGY PRIVATE LIMITED [Strike Off] CIN = U40107KA2010PTC053645

Company & Directors' Information:- R J ENERGY PRIVATE LIMITED [Active] CIN = U40100GJ2009PTC056990

Company & Directors' Information:- I ENERGY PRIVATE LIMITED [Active] CIN = U40100GJ2009PTC058473

    Writ Petition No. 6686 of 2020 (GM-KEB)-PIL

    Decided On, 09 April 2020

    At, High Court of Karnataka

    By, THE HONOURABLE CHIEF JUSTICE MR. ABHAY S. OKA & THE HONOURABLE MRS. JUSTICE B.V. NAGARATHNA

    For the Petitioners: S. Dinesh, Advocate. For the Respondents: R1, M. Dhyan Chinnappa, Additional Advocate General, Vikram Huilgol, AGA.



Judgment Text


(Prayer: This Writ petition is filed Under Article 226 and 227 of the Constitution of India, praying to quash the circular with Directions Bearing No. Energy 111 PSR 2020, dated 03.04.2020 issued by the respondent to the escoms in respect of generation and Distribution of monthly Electricity Bills to the consumers on the basis of the previous Month's Bill or average bill and for any reason if the court comes to conclusion that the prayer sought above cannot be granted, may be pleased to issue a writ of Mandamus Directing the respondent No.2 to consider the representation made in this regard vide email dated 08.04.2020 at Annexure-F and pass orders on the Representation before implementing the circular at Annexure-A on or before 15.04.2020 being the due date to pay such payment and to grant such other relief.)

Abhay S. Oka

1. This writ petition under Article 226 of the Constitution of India is purportedly filed in public interest praying for quashing the Government circular dated 3rd April 2020. The Government circular contains the directions to all the Electricity Supply Companies (for short 'ESCOMs'). The Government circular refers to the extraordinary situation created due to the spread of COVID - 19 and the lockdown. It takes note of the fact that the consumers are unable to pay their electricity bills to the electricity distribution companies which is affecting the liquidity of the distribution companies. The direction of the Government in the said circular is to issue bills for April 2020 on the basis of the average electricity consumption. The circular contains a direction to make available various modes to enable the citizens to obtain copies of the bills through e-mails, Watsapp, SMS, etc. The avenues for making payments by different modes have also been ordered to be created such as online payment on ESCOMs website, payment through the Karnataka One Website/App, BBPS payment by use of all banks debit cards, credit cards, internet banking, wallet payment, UPI payments, PayU App etc. and IMI mobile App.

2. The circular specifically states that what is provided therein is only a one time measure for the current month keeping in view the COVID - 19 regulations in place and for the safety of the consumers. It is further clarified that the regular meter reading, billing and collection activities shall be made as before from 1st May 2020 onwards and any difference in the average bill and the actual reading may be adjusted in the following month's bill. Thus, the circular which is impugned in this writ petition appears to be issued in public interest.

3. The learned counsel appearing for the petitioners tried to submit that such a circular could not have been issued by the Government of Karnataka and it ought to have been issued by the Karnataka Electricity Regulation Commission (for short 'KERC'). He submitted that in the other states, moratorium has been issued for payment of the electricity bills. He submitted that the petitioners have made a representation on 8th April 2020 (Annexure-F) making a grievance about the circular dated 3rd April 2020 and praying for grant of moratorium for payment of the electricity bills for three months.

4. We have perused the Government circular dated 3rd April 2020. The Government circular in fact facilitates payment of the electricity bills by the citizens sitting at their respective homes by use of various modes as specified therein. Considering the present situation, a decision has been taken to issue the average bills for the month of April 2020 with a clarification that the exercise of issuing the regular electricity bills after taking the meter readings will commence from 1st May 2020. The notification takes care of the excess payments made by the consumers in terms of the bills issued for April 2020, by providing that any difference in the average bill and the bill issued on the basis of the actual reading will be adjusted in the following month's bill. Thus, we find that the act of the State Government of issuing the circular dated 3rd April 2020 which is impugned in this petition, is itself in the public interest.

5. The petitioners made a representation on 8th April 2020 at 11.50 a.m. and even without waiting for a single day, the petitioners filed the present petition via e-mail on the very day at 1.31 p.m. and sought a direction to the Authorities to consider the representation.

6. It is not the case of the petitioners that there are instances of disconnection of the electricity connection during the present period of lockdown. The impugned circular dated 3rd April 2020 does not even refer to any such measure of disconnection of the electricity supply. Moreover, the issue of grant of moratorium to pay the electricity bills involves policy decision.

7. This Court is dealing with the very important issues such as non-availability of the food and necessities of life to the weaker sections of the society. In our view, the petitioners ought not to have filed the present petition. Firstly, because no public interest is involved in this petition and secondly, a petition seeking a writ in the nature of mandamus is filed on the very day on which a representation was made to the State Government and other Authorities.

8. We are constrained to observe that the filing of such petition is abuse of process of law and, therefore, while we dismiss the petition, the petitioners will have to be saddled with costs. We quantify the costs amount at Rs.50,000/-. The costs amount shall be payable to the Chief Minister's Relief Fund COVID - 19. The learned Additional Advocate General who is present

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here states that even the online payment can be made to the Chief Minister's Relief Fund COVID-19. 9. We, accordingly, dismiss the petition and direct the petitioners to pay the costs quantified at Rs.50,000/- (Rupees fifty thousand only) to the Chief Minister's Relief Fund COVID-19. A copy of the receipt evidencing the payment of costs shall be forwarded by the petitioners by e-mail to the Registrar (Judicial) of this Court within two weeks from today. We make it clear that this order will not prevent the KERC and the Government of Karnataka from considering the representation at Annexure-F in accordance with law.
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