NATIONAL THERMAL POWER CORPORATION LTD Vs. TRANSMISSION CORPORATION OF ANDHRA PRADESH LIMITED
LAWS(ET)-2005-6-3
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on June 23,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) HEARD Shri V.B.K. Jain, GM on admission.
(2.) Order on admission reserved. Meanwhile, the petitioner is directed to file the following information, duly supported by affidavit, latest by 11.7.2005. (h) Break up of O&M expenses without any provision for pay revision; and (i) O&M expenses recovered in tariff during the period 1995-96 to 2000-01. A view on admission of the petition will be taken after consideration of the above information. (a) Date on which revision of salary of the employees was notified; (b) Date on which the payment of arrears was made; (c) Month from which the revised salary was paid to the employees; (d) Break up of employees cost for the generating station and Corporate Center, excluding provisions for pay revision made in the details of employee cost for the period 1995-96 to 2000-01 submitted in petition No. 34/2001; (e) Break up of the employee cost for the generating station and Corporate Center after adjusting arrears of pay disbursed consequent to implementation of pay revision for each year from 1995-96 to 2000-01; (f) Effect of pay revision on other heads of O&M like traveling expenses, etc. separately for each year from 1995-96 to 2000-01; (g) Break up of the total O&M expenses for the years 1995-96 to 2000-01, before and after payment of arrears of pay revision; ;


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