Abdul Wahab vs Kerala State Electricity Board on 12 December, 2008

Kerala High Court
Abdul Wahab vs Kerala State Electricity Board on 12 December, 2008
       

  

  

 
 
  IN THE HIGH COURT OF KERALA AT ERNAKULAM

WP(C).No. 36582 of 2008(E)


1. ABDUL WAHAB, 45 YEARS,
                      ...  Petitioner

                        Vs



1. KERALA STATE ELECTRICITY BOARD
                       ...       Respondent

2. EXECUTIVE ENGINEER,

3. ASSISTANT EXECUTIVE ENGINEER

4. ASSISTANT ENGINEER,

                For Petitioner  :SRI.S.SHANAVAS KHAN

                For Respondent  : No Appearance

The Hon'ble MR. Justice K.M.JOSEPH

 Dated :12/12/2008

 O R D E R
                                  K.M.JOSEPH, J.
                       - - - - - - - - - - - - - - - - - - - - - - - - -
                           WP.(C) No.36582 of 2008
                       - - - - - - - - - - - - - - - - - - - - - - - - -
                   Dated this the 12th day of December, 2008

                                     JUDGMENT

Petitioner challenges Exts.P5, P6 and P7.

2. Learned Standing Counsel points out that petitioner is free

to approach Consumer Grievances Redressal Forum, Kottarakkara.

In such circumstances, the writ petition is disposed of as

follows:

If the petitioner prefers a petition before the CGRF,

Kottarakkara within one month from today, the Forum will decide the

matter with opportunity of hearing to the petitioner within a period of two

months from the date of filing of the petition. Learned counsel for the

petitioner submits that the petitioner has already paid the amounts. The

payments made will be subject to the result of the decision by the CGRF.

(K.M. JOSEPH, JUDGE)

sb

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