NATIONAL THERMAL POWER CORPORATION LTD Vs. TRANSMISSION CORPORATION OF ANDHRA PRADESH LTD
LAWS(ET)-2005-7-6
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on July 21,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petition for revision of O&M expenses in respect of Ramagundam STPS for the period 1.4.2001 to 31.3.2004 was heard on admission on 23.6.2005. THE petitioner was directed to file certain additional information by 11.7.2005, to enable the Commission to take a view on admission.
(2.) In the present IA, the petitioner has sought additional three weeks time from 11.7.2005 for submission of the details called for since, according to the petitioner, compilation of necessary data is taking longer time as the detailed inputs are to be collected from the regional offices. On consideration of the ground for seeking extension of time, the petitioner is allowed time up to 31.7.2005 for submission of the details called for vide order dated 23.6.2005.
(3.) SOME other petitions on the subject of revision of O&M for the period 1.4.2001 to 31.3.2004 have also been filed by the petitioner. The necessary details in respect of all the cases where revision of O&M charges has been sought, shall be filed by the petitioner by 31.7.2005. Further, in future, in case the petitioner makes applications for revision of O&M charges in respect of other stations, the details similar to that called for vide order dated 23.6.2005 for Ramagundam STPS shall always be submitted along with the application.;


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