UTTARANCHAL JAL VIDYUT NIGAM LIMITED Vs. UTTARANCHAL POWER CORPORATION LIMITED AND HIMACHAL PRADESH STATE ELECTRICITY BOARD
LAWS(ET)-2005-11-1
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on November 10,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE present application is made by the petitioner seeking permission to file an appropriate petition for determination of tariff in respect of five hydro generating stations, namely, Dhakrni (33.75 MW), Dhalipur (51 MW), Chibro (240 MW), Khodri (120 MW) and Kulhal (30 MW) owned by it for the period 2005-06 to 2008-09. Uttaranchal Power Corporation Limited and Himachal Pradesh State Electricity Board are impleaded as respondents.
(2.) It is stated that the above-named five generating stations owned and operated by the petitioner were set up under a composite scheme for generation and sale of electricity in the unified State of Uttar Pradesh and State of Himachal Pradesh, based on an agreement dated 21.11.1972 between the two State Governments. After reorganization of the State of Uttar Pradesh, these generating stations have been allocated to State of Uttaranchal and are presently operated by the petitioner. The petitioner had filed petitions for approval of tariff before the Uttaranchal Electricity Regulatory Commission (UERC) and Himachal Pradesh Electricity Regulatory Commission (HPERC) for the year 2004-05 under Clauses (a) and (b) of Section 86 (1) of the Electricity Act, 2003 (the Act). It has been stated that tariff determined by UERC is presently under appeal before the Appellate Tribunal for Electricity. HPERC, though determined tariff on provisional basis, is awaiting disposal of the appeal filed by the petitioner against the order of UERC, before confirming final tariff.
(3.) NOTICE for hearing of the petition of admission was issued to the respondents. None has appeared before us. Neither has any response been filed by the respondents.;


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