POWER GRID CORPORATION OF INDIA LIMITED Vs. RAJASTHAN RAJYA VIDYUT PRASARAN NIGAM LIMITED
LAWS(ET)-2005-9-9
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on September 14,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) HEARD Shri U.K. Tyagi for the petitioner.
(2.) Shri Tyagi stated that tariff claimed in the petition calls for revision in view of decapitalisation of certain assets and additional capitalisation of certain others. He submitted that the revised tariff calculations would be filed in due course of time. We direct that the amended petition for approval of tariff be filed by 10.10.2005 with advance copy to the respondents, who may file their reply by 31.10.2005 with a copy to the petitioner. The petitioner may file its rejoinder, if any, by 15.11.2005. Meanwhile, in view of the fact that the tariff would get revised, the petitioner shall take necessary steps for publication of the revised tariff proposals in accordance with the Commission's regulations on the subject.
(3.) LIST the amended petition for further directions on 24.11.2005.;


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