DELHI TRANSCO LIMITED Vs. NORTHERN REGIONAL LOAD DESPATCH CENTRE
LAWS(ET)-2005-7-13
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on July 19,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) IN this application, the petitioner has sought directions to the first respondent, Northern Regional Load Despatch Centre (NRLDC), for release of its dues together with interest, from Unscheduled INterchanges (UI) pool account. A further direction is sought to Power Development Department, Government of J&K and Uttar Pradesh Power Corporation Limited (UPPCL), respondent Nos. 3 and 4 respectively, to clear all the arrears with interest within a timeframe to be specified by the Commission.
(2.) It has been stated that an amount of Rs.138.72 crore as on 9.3.2005, was due to the petitioner from UI pool account operated by NRLDC on behalf of Northern Regional Electricity Board, primarily because of non-payment of UI charges by Power Development Department, Government of J&K and UPPCL. Accordingly, the petitioner seeks directions to the respondents noted above. We have heard Shri V.K. Malhotra for the petitioner, Shri S.K. Soonee, Executive Director for NRLDC and Shri D.D. Chopra, Advocate with Shri T.K. Srivastava for UPPCL.
(3.) SHRI Soonee has informed that an amount of approximately Rs.117 crore is presently due against UPPCL. SHRI Srivastava undertook to deposit the amount due latest by 31.7.2005, along with interest.;


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