NATIONAL THERMAL POWER CORPORATION LTD Vs. UTTAR PRADESH POWER CORP LTD AND DELHI TRANSCO LTD
LAWS(ET)-2005-12-8
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on December 15,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) BY order dated 4.10.2005, certain additional details were called for from the petitioner. These details have not been filed so far. Shri V.B.K. Jain, representative of the petitioner submitted that the details will be filed within a period of 4 weeks.
(2.) Let the requisite details be filed by 15.1.2006 with copy to the respondents who may file their replies, if any, thereon by 31.1.2006. The petitioner shall also file the auditor's certificate in support of price and GCV of fuels considered in the original petition as also the interlocutory application. List this petition along with the interlocutory application for further hearing on;


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