GRANT OF LICENCE FOR INTER STATE TRADING IN ELECTRICITY TO SURYACHAKRA POWER CORPORATION LTD ; IN RE: SURYACHAKRA POWER CORPORATION LTD Vs. STATE
LAWS(ET)-2005-12-10
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on December 06,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE applicant, a company registered under the Companies Act, 1956 has made the present grant of licence for inter-state trading in electricity in whole of India, except the State of Jammu & Kashmir for category `A`.
(2.) The Commission had proposed to grant licence to the applicant as prayed for. A notice under clause (a) sub-section (5) of Section 15 of the Act was published inviting suggestions/objections to the above proposal of the Commission. M/s Lloyds Finance Ltd., a non-banking finance company engaged in the business of leasing equipment has filed objections to the proposal. A copy of the objections filed has been given to the representative of the applicant who has undertaken to file a reply to the objections within two weeks. Let the reply be filed within two weeks, duly supported by affidavit with a copy to the objector.
(3.) NONE has appeared for the objector. Notice may issue to the objector. It is made clear that in case the objector fails to appear on the next date fixed for hearing, the Commission will take a view on the application in its absence. It is further made clear that no TA/DA shall be permissible for attending the hearing.;


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