NATIONAL THERMAL POWER CORPORATION LTD Vs. TRANSMISSION CORPORATION OF ANDHRA PRADESH LTD
LAWS(ET)-2005-12-21
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on December 22,2005

Appellant
VERSUS
Respondents

JUDGEMENT

IA No.40/2005 - (1.) WHEN the petition was filed, Transmission Corporation of Andhra Pradesh Limited, Hyderabad was impleaded as the respondent. Subsequently, in the interlocutory application Transmission Corporation of Andhra Pradesh Limited was substituted by APEPDCL (AP Eastern Power Distribution Company Ltd.), Visakhapatnam; APSPDCL (AP Southern Power Distribution Company Ltd), Tirupathi; APNPDCL (AP Northern Power Distribution Company Ltd.), Warangal; APCPDCL (AP Central Power Distribution Company Ltd.), Hyderabad as Respondents. The petitioner in its affidavit verified on 16.11.2005 has clarified that vide Government of Andhra Pradesh notification dated 7.6.2005 Bulk Supply Undertaking and Power Purchase Agreements entered by the petitioner with Transmission Corporation of Andhra Pradesh Limited have been transferred to above named four distribution companies. As a result, the rights and obligations of Transmission Corporation of Andhra Pradesh Limited under the agreement relating to procurement and bulk supply of electricity, stand vested in these four distribution companies with effect from 9.6.2005. Accordingly, the petitioner in the IA has also impleaded the newly formed four distribution companies as the respondents. This position has been confirmed in the affidavit dated 16.11.2005 filed on behalf of the above named four distribution companies in reply to the IA. Accordingly, in the Commission's records these four distribution companies have been added as respondents.
(2.) The interlocutory application has been made for amendment of the petition. Amendment not opposed. Amended petition has been taken on record. IA stands disposed of. Petition No.149/2004 Heard the representatives of the parties on the amended petition.
(3.) THE petitioner is directed to file the following details latest by 5.1.2006 with a copy to the respondents, who may file their comments thereon by 24.1.2006: (a) Auditor's Certificate in support of details of price and GCV of fuel considered in the main petition as also the interlocutory application; (b) Exact date of re-financing of domestic loan along with details of refinancing; (c) Cost-benefit analysis of re-financing of loans, separately for each loan, for the entire life of the generating station; 4. Subject to above, order on amended petition is reserved.;


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