NEYVELI LIGNITE CORPORATION LTD Vs. TAMIL NADU ELECTRICITY BOARD
LAWS(ET)-2005-7-17
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on July 05,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) WE have heard Shri K.Sekar and Shri R. Suresh for the petitioner and Shri S. Sowmyanarayanan for the first Respondent, TNEB.
(2.) This Commission in its order dated 3.5.2005, had directed the petitioner to file on affidavit in a sealed cover, the detailed methodology adopted, including the computations in support of the transfer price for lignite considered in the proposal for tariff. The petitioner has since complied with the direction. At the last hearing held on 21.4.2005, the representative of the petitioner had submitted that CMD would explain the parameters for fixing the transfer price of lignite to the respondents in a meeting to be convened shortly for this purpose. The outcome of the meeting was to be reported to the Commission. However, the meeting has not been called by CMD of the petitioner company.
(3.) SHRI K Sekar, representative of the petitioner stated that the meeting would be convened by the CMD by 12.7.2005 to explain the parameters of fixation of lignite price to the respondents. The details of deliberations of the meeting shall be filed before the Commission on affidavit latest by 25.7.2005.;


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