POWER GRID CORPORATION OF INDIA LTD Vs. MADHYA PRADESH STATE ELECTRICITY BOARD
LAWS(ET)-2005-9-8
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on September 22,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petition is for approval of tariff for the period 1.4.2004 to 31.3.2009 for Korba-Budhipadar transmission line. According to the petitioner, the transmission charges are to be shared by the beneficiaries of Eastern Region and also Madhya Pradesh State Electricity Board (Respondent No. 1) and Gujarat Electricity Board (Respondent No. 8). In addition to the beneficiaries in Eastern Region, the petitioner has impleaded MPSEB, GEB and CSEB.
(2.) MPSEB in its reply has submitted that certain other states, namely, Goa, Maharashtra, Daman and Diu, Dadra & Nagar Haveli, Karnataka and Chhattisgarh are also availing of the transmission line for conveyance of surplus electricity from Eastern Region. It has been contended by MPSEB that these state beneficiaries should also appropriately share the transmission charges. Since the beneficiaries named by MPSEB in its reply are not present before us, in their absence we are unable to take a view in the matter. Therefore, we direct that the utilities in the concerned states shall be impleaded by the petitioner and who shall file amended cause title latest by 15.10.2005. The copy of the petition with amended cause title shall also be served on the newly impleaded utilities, along with a copy of this order.
(3.) NOTICE for hearing on the next date shall also be issued to WRPC and WRLDC.;


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