EASTERN REGIONAL LOAD DESPATCH CENTRE Vs. BIHAR STATE ELECTRICITY BOARD
LAWS(ET)-2005-7-11
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on July 21,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) IN this petition, the petitioner had sought directions to Bihar State Electricity Board (BSEB) for payment of dues of UI charges for overdrawal of power from Eastern Regional Grid. BSEB in its reply had admitted its liability to pay the UI charges.
(2.) The petition was heard on 7.6.2005 when, at the hearing, Shri Atiq Ullah, Chief Engineer appearing for BSEB undertook to pay the outstanding amount along with interest in three monthly instalments commencing on 25.6.2005. This undertaking was accepted by the Commission and the petition was disposed of in terms of the undertaking given. Additional General Manager, ERLDC by his letter dated 6.7.2005 has informed that no payment was received from BSEB.
(3.) CHAIRMAN, BSEB is directed to explain why appropriate action under the Electricity Act, 2003 be not taken for default of BSEB in honouring the undertaking given before the Commission. His reply, duly supported by an affidavit, may be filed latest by 10.8.2005.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.