POWER GRID CORPORATION OF INDIA LTD Vs. HIMACHAL PRADESH STATE ELECTRICITY BOARD
LAWS(ET)-2005-7-9
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on July 29,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE application has been made for approval of RLDC fees and charges, under sub-section (4) of Section 28 of the Electricity Act, 2003 (the Act), according to which RLDC may levy and collect such fees and charges from the generating companies or licensees engaged in inter-state transmission of electricity, as may be specified by the Central Commission.
(2.) Ministry of Power vide SO 795 (E) in exercise of its powers granted under Section 183 of the Act published on 8.6.2005 has ordered that the Regional Load Despatch Centres may levy and collect such fees and charges from the licensees using the inter-state transmission system as may be specified by the Central Commission. In view of the changed position, it has become necessary to give an opportunity of hearing to the parties and also the Central Power generating companies. We accordingly direct that the petition may listed for hearing on 21.9.2005 for which notices may also issue to NTPC, NHPC, NEEPCO, NLC, SJVNL, NHDC, BBMB, NPCL and DVC. The petitioner is directed to serve copy of the petition on the above named generating companies by 20.8.2005, who may file their submissions, duly supported by affidavit latest by 15.9.2005.;


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