POWER GRID CORPORATION OF INDIA LTD Vs. NORTH EASTERN REGIONAL ELECTRICITY BOARD
LAWS(ET)-2005-6-5
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on June 28,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petitioner in the present petition has sought implementation of Commission's order dated 6.9.2004 in Petition No. 3/2004.
(2.) We have heard the representatives of the petitioner as well as these of the respondents on admission. Admit. Issue notice to respondents who may file their reply by 18.7.2005 with a copy to the petitioner who may file its rejoinder, if any, by 8.8.2005.
(3.) MEMBER-Secretary, North Eastern Electricity Board is stated to have sent in March 2005 the details of assets, constructed by the petitioner and the respondent states integrated into the intra-regional transmission system, though no such details are held on record. MEMBER-Secretary stated that subsequent thereto the transmission line belonging to Nagaland has been added to the intra-regional transmission system during the current month. We direct that the fresh details of the transmission assets with respective dates of commissioning, belonging to the petitioner and the respondent states as on 30.6.2005, forming part of the intra-regional transmission system shall be filed by MEMBER-Secretary by 31.7.2005 after discussion at the next meeting of NERE Board, stated to be scheduled for 12.7.2005.;


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