INSTINCT ADVERTISING AND MARKETING PVT LTD Vs. STATE
LAWS(ET)-2005-8-5
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on August 11,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) IN its order dated 19.7.2005, the Commission had proposed to grant licence to the applicant for trading of 100 MUs of electricity in a year. The Commission had further directed the publication of notices under Clause (a) of sub-section (5) of Section 15 of the Electricity Act, 2003, to invite further objections or suggestions to the proposal and the application was directed to be listed for further hearing on 24.8.2005.
(2.) We have been informed that because of certain administrative reasons, the notice as aforesaid could not be published in the newspapers. It is, therefore, directed that the application be listed for further directions on 7.9.2005. Meanwhile, the necessary steps for publication of notices shall be taken by the office. The applicant shall be informed of the next date of hearing.;


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