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Sri Narayanappa vs Asst Executive Engineer on 24 March, 2008

Karnataka High Court
Sri Narayanappa vs Asst Executive Engineer on 24 March, 2008
Author: N.K.Patil
 

IN THE HIGH COURT or KARNATAKA AT  _
mm!) runs 111:: 24" my on Iumcu.   F 
THE HON'BLE MR. JUSTIOE' N;K,F'OAT!L:AV:::'     A
1.I.I12_I1' 11.111195 uo,9g;2  lC¥r_!;l.-'I.¥li3§1L""j:TA.T:V':~
BETWEEN: T I A T  I F

SR! NARAYANAPPA

sro. GANG-APPA ,    T'
59%? .&B9P.T5.3. YEARS T' 2
WAT NO. 36I'lU'II1 ' ' '
THANISANDRA

AIHAID I"\l"lI I l1'l'\E'    V
HHHD LaI\JL|«"u.T.-53E l"'\-K30! ' -

BANGAL03E----f36_0045, _  L
 T' _   ...PETlTlONER
(By an ; H1t§_LéELgRb:¥a;§§2 3; .. T '

AND;    

1 Aé..~'siS*rAri':*Exu*'**¢t:uTivE'ENé;NEEfi
E-a,._sua ouvasecsu' T " '
aescca.-. . . A.

, -BANGALORE -V   'L

-' -  2  VGENERAL MAN e55R(ELEc} (ca. M)
' , ' &.FIRS'I' APPELLATE AUTHORITY
  BANGALORE SOUTH CIRCLE
 FBEQGOM  j..
"  %«BA¢4Ge\LoRE;

 fiE$F'('.'«|NfJENT§
 ' ', IIEL. 5.: .~ u  A: Il'!l'I'A Al'\ll.l"\J\A'l'I!!\
..   [my all . £3 fl:\.'.|!Jl"|f'\. HI-Ivu.n..nnI:;

iifi'

_  * THIS WRIT PETITEON IS FILED UNDER ARTICLES 226 AND 227 OF
"  THE CONSTITUTION OF INDIA PRAYING TO QUASH THE ORDER OF THE
 -«R2 DT. 11.5.2007 DIEMISSING THE APPEAL FiLED BY THE PETITIONER
 HEREIN IN RESPECT OF BACK BILLING FOR THE PETITIONER UNDER
ANNEXURE A; QUASH THE NOTICE OF THE R1 DT. 26.5.2007 CALLING

IN THE HIGH COURT OF KARNATAKA AT BANGALORE W.P.No.9Bl3J2007

 



i--- 19--- Ivvfiff C01 l'I'\liln'\I'! I)' .lI')I.'TA'I"AI.F1I IT 

2

UPON THE .9 .. !'!'!O.N'.F.R TO PAY THE REMAINING BALANCE OF RS.59.910f-
TOGETHER WITH INTEREST FOR 6 MONTHS OF RS.13,573I- WHHEN
DAYS F. --M THE DATE OF THE ORDER UNDER ANNEXURE H. V 3  

ms wen" PETITION comiue on FOR PeEuMmARv.~H.e;se§i&e.;~ 3941" ..
'e' eeoup, THIS DAY, THE COURT MADE Ti-iIT. mtowiisic; ~  % '  1.    ' .

Petitioner in this pefiticn4_hae'--e_ought  
the order dated 11'"   Oioeering
No.eME:ocM(Fec)/Jeezzotjs-oeie?53--57  by

second r-'pendent  *.%rs.".exure * A an

I3.

1!'!

coneequentipi   May 26"?'

issued, H.
 the  in the instant writ
petition ie    - 'Jigiiance Squad
 Aivipremiees of the land bearing Survey
   of Hegde Negar, Thenieandre on
  1999 end wand that. twe eucmereihie
 motozreihaving the capacity of 5 H9 and 4 HP were
 in the bore welt are running without meters and

 " Whey are directly connected to the secondary lines

/
7""

I

 

IN THE HIGH COURT OF KARNATAKA AT EANGAL ' RF. 'W'.T'.'I\io.§iii "u'2""'7

   



 

existing in front of the house of the_ petitioner through
overhead lin nd that, they are illegally lifting:~t.*ie_ 

from the bore wells for the ,oI_Irpoee- of     V 

'orioi-:s. fineeordingiy. they ohsewed 
electrical energy and ttierefcre, subrnitteai  ;
On the basis of the said   iv/Vigilance

1 .

-Squad, bak billing ne;ioe.'"asV?{.iss';ied  the peti"uo'-uer.
Assaiiina fi'1e  ttfjeill hilling notice.

I petitioner    l  the second
respondent._'Vand :fi%e--   by petitioner had

come the eppeiietae eutherfiy

on 11*’ The appellate authority. after

., naarii,g¢ellmp the appeal by upholdingthe beck

t. the paitioner. Being aggrieved

: _ oitier passed by the second respondent
Vappelilate authority and the consequential demand

issued vide Annexure H, petitioner herein felt

/

IN THE HIGH COURT OF KARNATAKA AT BANGALORE W.P.’No.98l 212007

neiteted to present the instant writ petition. seeking,

appropriate reliefs, as stated supra.

petitioner and learned standing ..’V
respondents. _ V V _ I

4. After careful perusal the

order that, the eppeiiate an error
of low end” to pose the

a 1..

tmnugnee eutttorityi

finding___as to theft has occurred’ in
spy. The specific one of petitioner

SI HI! IIII II-J UUFVH I-I I35, I VI-Ii II Ill

e”*h~**h- me that he 3 M* “\-

‘ _ownei’-of jibearing Survey No.1’f)1 and is the owner of
12% e.n’d:thet, he has not mis-utilized the electricity
the water for manufacture of bricks and one

\ D -n..:………

auu. v.r\.umu

I
i
it
r
i
E

fifl A
I33 UUI’I II I II”

7*”

/

IN THE HIGH GOURT on KARNATAJCA AT BANGALORE W.P.No.98I 2/2097

eieotrioity for manufacture of bricks and therefae. .i”1e_ is
liable to pay the back billing charges. The
and submission made by petitioner .,
the land and the pump- eete/’er_e by by ,
that petitioner took tempor§rtf:__ after
deteetlon of theft of \_.!$i’ia.-ta eta.-ft.
T’ne appeiiatev error in not
clarifying the of electricity

has mkanplfgace :to.e1o1rorbsy.No. 102 or in reenect

…. t-.-it… .. exact etswet-r_ fii.i”f5ufii’.

.1:

::.r

EL
3

W

E

an
or.

F1I’

reoord1vspeoifio”finVc;!ing_see”nto whether Sy.No.101 belongs
” or ” “”” ‘Further. it was the case of petitioner

thettappauam uthority mat, the um bearing

cg Li-

v:.’.Iy.e..\_|u.

161 ,irTtf’Thenieeno’r* ‘v’iiiege beionge to one Smt.

and she has in turn executed a lease in

A War of one Sri. V.R. Thirupal for manufacture of briclce

“end the on ‘ iener is on th

1 u’ far-an-II-I II I I Illll lull

at-.=ne.-‘ of the said Survey

/::L–r–

I

IN THE HIGH COURT OF KARNATAKA AT BANGALORE W.PNo.98l1!I10D7

no-mber. These two epecific grounds taken by petitioner

in their memorandum of appeal have not ”

into nor considered in proper it

appell.e_e e..It.herit\,t. Furlhe.”, is

‘L ‘t, in the criminal case registered l
in Special c.C.No.383/2002
City Sessions Judg~’¢;:–..§;- _ charge
had bee”. file;f- ag-aan¥a%»e the alleged
offences in 39-A, 40, 41
and 44 orlnow: with Section 379 of
IPC ewe pppelace, wee:-.sr l— been
ac-quittee’, rifter trial. Therefore, the

– petitioner has not been looked

nor discussed by assigning. cogent

reeeonei V. .!-_’l-%.;rI.e.-5, in View of non o”o’u’r’:t of proper

r ‘A4..’_lehquiry” and for not passing. a speaking order, the
i order passed by the appellate authority cannot
j » ibeuéeuetained and therefore, it is lieue m be ….t asses on

¢€~___.

I

‘1’” “”riE HTH “”‘-‘ TOP KARNATAKA AT BANGALORE W.P.No.98lif20l}7

this ground alone without going into further merits of

0366.

5. lo the !ig..t or the fe..–… and aim we 3
case, as stated above, the petition hy

is disposed of as follows: _ 2
I} The writ petition Afil.ié§iv:_b3′-…PBti9fioner

I A.

allowed in pa…

“1 bv
second authority dated

11″‘ negating A ue;eeueIEeM (F e

vide Annexure A

and “V ooneequential demand
_ deted1’26*’lVMa-y 2007 hearing No.E-

A “fitnnexure re hereby set aside;
A. it lli] Matter stands remitted back to the
l “competent appellate authority constituted by

IN THE HIGH COURT OF KARNATAKA AT BANGALORE W.P.’No.98l 212007

1.!

Circuiari guidaiin, 3 diracuafi :6 r

consider the matter afresh and to ..
appropriate decision, in aocordana’ ‘ H
petitioner and in consona_nce:’irafl|%h–zti1e n ‘
Supply Code which is apfirmauefi

of petitioner, as
e3cr)éd”rtior.rs5y__§s 2 V

judge

IN THE HIGH com or KARNATAICA AT BANGALORE W.P.!~io.9Ei2ii53!DD’T

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