GRID CORPORATION OF ORISSA LTD Vs. TRANSMISSION CORPORATION OF ANDHRA PRADESH LTD
LAWS(ET)-2005-11-9
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on November 25,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) IN this petition, the petitioner has sought direction to Respondents 1 and 2 for payment of a sum Rs. 38.61 crore towards the arrears due on account of its share in the Eastern Region power exported to the erstwhile Andhra Pradesh State Electricity Board (APSEB), the predecessor of Respondent No. 1 by OSEB, the predecessor of the petitioner, during December 1994 to September 1996, along with interest @ 24% per annum on the said amount of Rs. 38.61 crore from 1.2.2003 till the date of payment. This amount of Rs. 38.61 crore claimed included late payment surcharge.
(2.) In view of the complexities involved, we have decided that the issues should in the first instance be examined in detail by a one-member Bench comprising Shri Bhanu Bhushan, who after giving proper opportunity to the parties shall make appropriate recommendations to the Commission for its consideration and decision. The parties shall appear before the one Member Bench on 12.1.2006 at 2.30 P.M.;


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