Ker. HC: No Member of Hindu Public Can Claim to Perform Services That Only Archakas Can Perform  ||  Bom HC: Emp. to Ensure That Minor Mistakes Due to Candidate’s Disability Shouldn’t Lead to Job Loss  ||  SC Criticises Centre For Not Specifying Range of Rates For Treatment in Pvt. Hospitals & Clinics  ||  Supreme Court: Stay Orders of High Court on Trials Not to Get Vacated Automatically  ||  Supreme Court: Can’t Apply TDS to Business Undertakings Where Assessee Not Paying Income  ||  Kerala HC: Can’t File HC Petition For Same Detention Order Even on Raising New Grounds  ||  Del HC: No Restraint in Grant of Bail Under S. 37 of NDPS Act For Undue Delay in Completion of Trial  ||  Gau. HC: Conviction Under Section 489B of Indian Penal Code Set Aside For Lack of Mens Rea  ||  Mad. HC: Jail is The Rule And Bail an Exception Under The Prevention of Money Laundering Act  ||  Mad. HC: Jail is The Rule And Bail an Exception Under The Prevention of Money Laundering Act    

Calcutta HC: Electricity Distribution Company Can Install Electric Poll on Private Land - (28 Apr 2022)

ELECTRICITY

Calcutta High Court has observed that West Bengal State Electricity Distribution Company Limited has the right to install electric polls on private land and can also take required action relating to any property if it is not possible to take the electric connection over an alternative passage.

Tags : CALCUTTA HIGH COURT   WEST BENGAL STATE ELECTRICITY DISTRIBUTION COMPANY LIMITED   ELECTRIC CONNECTION  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved