DAMODAR VALLEY CORPORATION Vs. DEPARTMENT OF ENERGY GOVT OF WEST BENGAL
LAWS(ET)-2005-10-3
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on October 18,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petition is filed for approval of tariff in respect of the generating stations and the transmission assets owned by Damodar Valley Corporation.
(2.) Heard the parties present. The present petition raises a number of complicated issues, which need to be resolved first. For this purpose, we have decided that these issues shall be examined by one of us, namely Shri K. N. Sinha, Member (hereinafter referred to as "the one-member bench), who will submit his report and recommendations to the Commission for its consideration and further appropriate action.
(3.) THE one-member bench may finalise his recommendations and submit a report to Commission by mid- December 2005, after opportunity of hearing to the parties involved, who shall appear before the one-member bench on 28.10.2005 at 10.30 A.M for further proceedings.;


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