POWER GRID CORPORATION OF INDIA LTD Vs. UTTAR PRADESH POWER CORPORATION LTD
LAWS(ET)-2005-8-7
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on August 30,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) IN the present interlocutory application, the petitioner has sought reimbursement of filing fee and an expenditure of Rs. 30,446/- incurred on publication of notices in the newspapers.
(2.) Heard Shri U.K. Tyagi, Deputy General Manager for the petitioner and Shri A.K. Tandon for the respondent. The Commission has already approved normative O&M expenses applicable for the period 1.4.2004 to 31.3.2009 based on the actual expenses for the period 1998-99 to 2002-03, data for which was furnished by the petitioner. This included the legal expenses incurred by the petitioner during that period for the cases before the Commission. It has been suggested that filing fee paid during the period 1998-99 to 2002-03 was included in O&M expenses and has been taken care of while arriving at the normative O&M expenses fixed for the period 1.4.2004 to 31.3.2009 and thus reimbursement of filing fee need not be considered separately.
(3.) A final view on the prayer is to be taken. For this purpose, the petitioner is directed to file the details of total fee paid to the Commission, and included in the data submitted for the period 1998-99 to 2002-03 as CERC legal expenses. The affidavit shall be filed latest by 30.9.2005 with a copy to the respondent.;


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