SUMEX ORGANICS PRIVATE LIMITED; IN RE: VINERGY INTERNATIONAL PRIVATE LIMITED; Vs. STATE
LAWS(ET)-2005-11-4
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on November 03,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) BASED on an application made under Sub-section (1) of Section 15 of the Electricity Act, 2003 (the Act), Sumex Organics Private Limited was on 12.7.2004 granted licence as a category 'B' electricity trader for trading in whole of India, except the State of Jammu & Kashmir, subject to the terms and conditions contained in the licence.
(2.) The present interlocutory application has been made to inform that the name of the company is changed from Sumex Organics Private Limited to Vinergy International Private Limited with effect from 6.10.2005. The certificate of change of name dated 6.10.2005 issued by Asst. Registrar of Companies, Maharashtra, Mumbai has been placed on record along with the present application. A prayer is made to note and take on record the change in the name of Sumex Organics Private Limited to Vinergy International Private Limited on the licence issued on 12.7.2005 in favour of Sumex Organics Private Limited. Consequent to issue of certificate of change of name by the Asst. Registrar of Companies, Maharashtra, Mumbai, as noted above, we direct that in the Commission's records, name of the licensee be changed from "Sumex Organics Private Limited" to "Vinergy International Private Limited" and an endorsement to that effect be made by Secretary of the Commission on the licence certificate already issued on 12.7.2004 in favour of Sumex Organics Private Limited.
(3.) A copy of this order be sent to the Central Government in Ministry of Power and CEA in terms of Sub-section (7) of Section 15 of the Act for their information and record.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.