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Patel Oil Mills v/s Bses Rajdhani Power Limited


Company & Directors' Information:- N K OIL MILLS PVT LTD [Active] CIN = U15201GJ1994PTC022669

Company & Directors' Information:- B P OIL MILLS LIMITED [Active] CIN = U15142UP1965PLC003232

Company & Directors' Information:- K P L OIL MILLS PRIVATE LIMITED [Active] CIN = U15142KL1983PTC003685

Company & Directors' Information:- N K B OIL MILLS PRIVATE LIMITED [Active] CIN = U15142KL1999PTC013095

Company & Directors' Information:- S. K. OIL & POWER PVT. LTD. [Amalgamated] CIN = U24293WB1995PTC069083

Company & Directors' Information:- K K K OIL MILLS PRIVATE LIMITED [Strike Off] CIN = U15142KL2000PTC013621

Company & Directors' Information:- PATEL MILLS COMPANY LIMITED [Under Liquidation] CIN = L17119GJ1925PLC000063

Company & Directors' Information:- S N OIL MILLS PRIVATE LIMITED [Strike Off] CIN = U15142HR1986PTC025702

Company & Directors' Information:- G. B. OIL MILLS PRIVATE LIMITED [Strike Off] CIN = U15326HR1985PTC019817

Company & Directors' Information:- R. OIL MILLS PRIVATE LIMITED [Strike Off] CIN = U15141DL1992PTC047883

Company & Directors' Information:- J K OIL MILLS COMPANY LIMITED [Strike Off] CIN = U15143UP1955PLC002570

Company & Directors' Information:- N N OIL MILLS PRIVATE LIMITED [Strike Off] CIN = U15147MH1999PTC117989

Company & Directors' Information:- P A PATEL OIL MILLS PVT LTD [Active] CIN = U15141GJ1990PTC013925

Company & Directors' Information:- J & T OIL MILLS PRIVATE LIMITED [Strike Off] CIN = U15141KL2006PTC019754

Company & Directors' Information:- A AND R OIL MILLS PVT LTD [Strike Off] CIN = U15315CH1994PTC014265

Company & Directors' Information:- OIL POWER PRIVATE LIMITED [Active] CIN = U31100GJ2020PTC112249

Company & Directors' Information:- PATEL MILLS COMPANY LIMITED [Not available for efiling] CIN = U99999MH1925PTC001215

    Complaint Case No. C-549 of 1993

    Decided On, 12 October 2004

    At, Delhi State Consumer Disputes Redressal Commission New Delhi

    By, THE HONOURABLE MR. JUSTICE J.D. KAPOOR
    By, PRESIDENT & MR. MAHESH CHANDRA
    By, MEMBER

    For the Complainant: R.K. Gupta, Advocate. For the Respondent: Ms. Twinkle Wadhwa, Advocate.



Judgment Text

J.D. Kapoor, President:

1. Complainant is an Oil Mill and is registered consumer of industrial power connection No. XI - 1662 installed at F-7, Udyog Nagar, Rohtak Road, Delhi for the last many years. On 18.11.1990 the complainant made written request to the O.P. for sanction of additional load of 500 HP (IP) + 10 KW(L) making total load of 1000 HP (IP) + 25 KW (L) and 12 KW (CP). The process for enhancement of the load commenced on 29.1.1992. In anticipation of the sanction of enhancement of load the complainant purchased machineries and installed the same to justify the grant of additional load. However during this process there was a blast in the insulator in the substation of the existing connection. After rectification of the connection an inspection was made by the O.P. on 13.2.1991. The inspection report shows that the machines, which were required to be shown for additional load were connected with the supply line, though the complainant had represented that these machines have not been connected. Thus the respondent found the claim of the complainant false that the machines purchased were shown for grant of additional load and were lying un-connected

2. It is alleged by the complainant that the O.P. took inordinately long time in energising the load on one pretext or the other even after 13.2.1991. The additional load was ultimately energised on 23.5.1992. Through this complaint the complainant has sought compensation on account of loss he suffered in his business from 18.11.1992 to 23.5.1993 as well as extra charges paid by him for violation of the load. The amount of compensation sought by the complainant is Rs. 9,66,480/-.

3. The claim of the complainant has been strongly resisted by the O.P. on the following grounds:

(i) That on inspection on 13.2.1991 the complainant was found using the load in excess of the sanctioned load and, therefore, was charged for load violation as per rules;

(ii) That there was no unnecessary delay in the sanction of the connection as the whole process involved setting up of sub-station as well as obtaining sanction from Delhi Administration for this particular purpose. Intimation from the Delhi Administration was received on 19.3.1992, hence there was no delay in sanctioning the energising of the additional load.

Let us assume for sake of arguments that the contentions raised by the O.P. have substance and merit but still the fact remains that the O.P. was negligent in not providing the facility of enhancement of load well in time even after receiving the sanction from Delhi Administration in the year 1992. The complainant was running business of oil mill and had applied for enhancement of the load way back in the year 1990. Unfortunately there was a blast in the insulator, which was rectified well in time. The premises was inspected by the O.P. on 13.2.1991 and the claim of the complainant that the machinery purchased by him for the purpose of grant of additional load was lying in the premises unconnected with the supply line was found to be false. The grievance of the complainant against the charges levied for load violation does not appear to be justified in view of this report.

4. Sanction for enhancement of load was received by the O.P. from Delhi Administration on 17.3.1992 whereas the load was enhanced on 23.5.1992. Whenever, a consumer seeks some facility against consideration from the provider of service his expectation is that service would be provided within the reasonable period. For the purpose of grant of additional load the complainant purchased machinery spending huge amount in 1991 itself. To keep the consumer waiting for two long years and rendering the machines purchased by him unusable itself entitled the consumer some compensation on account of deficiency in service in not providing the additional load well in time. Consumer is not concerned as what is the administrative mechanism. Merely because the Delhi Administration took inordinately long time cannot render the claim of the complainant for compensation on account of deficiency in service on the part of the O.P. ineffective. It was the respondent who accepted the consideration and was obliged to provide the service efficiently.

5. The objection of protecting interests of the consumer is to compensate him for mental agony and harassment and expense he incurs either on account of unfair trade practice or deficiency in service. The consumer cannot be made unjustly rich by directing the provider of service to compensate him with the loss of business, which may run into lacs. The basic criteria to ascertain compensation is the compensation for mental agony and harassment consumer suffers from the aforesaid two lapses on the part of the trader and provider of service.

6. Taking overall view of the matte

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r and the inordinate delay taken by the O.P. in giving the additional load may be for any reason persuade us to compensate the complainant to the extent of Rs. 25,000/- for mental agony and harassment beside Rs. 1,000/- towards cost of litigation. The amount shall be payable within one month. The complaint is disposed of in above terms. 7. A copy of this order as per statutory requirements be forwarded to the parties free of charge and thereafter the file be consigned to record room. Complaint disposed of.
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