PUNJAB STATE ELECTRICITY BOARD Vs. POWERGRID CORPORATION OF INDIA
LAWS(SC)-2016-2-96
SUPREME COURT OF INDIA
Decided on February 24,2016

PUNJAB STATE ELECTRICITY BOARD Appellant
VERSUS
Powergrid Corporation Of India Respondents

JUDGEMENT

- (1.) Despite the very persuasive submissions advanced by Mr. Pradeep Mishra, learned counsel appearing for the appellant, we find it difficult to appreciate the submissions.
(2.) What has been done by the respondents is only to correct an obvious error that has crept in while applying the norms in the matter of depreciation on equities.
(3.) That there is no depreciation on equity, cannot be disputed. In the subsequent years, it is seen that the mistake has been corrected also.;


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