NORTHERN REGIONAL LOAD DESPATCH CENTRE Vs. PUNJAB STATE ELECTRICITY BOARD
LAWS(ET)-2005-12-13
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on December 15,2005

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petitioner has sought an order for implementation of frequency linked unscheduled interchange mechanism on the hydro generating stations owned and operated by the fifth respondent, BBMB.
(2.) Heard Shri S.K. Soonee for the petitioner and Shri C.K. Sahafwani for BBMB and also the representatives of other respondents present at the hearing. The representatives of the parties have expressed a desire to mutually discuss the issue afresh. It has been suggested that a meeting for this purpose will be convened at Nangal during the month of January 2006 by BBMB, also to be attended by the beneficiaries in the Northern Region in addition to the representatives of the participating State Governments.
(3.) LET the issue be discussed by the parties in the meeting to be convened as aforesaid. A report on the final outcome of the deliberations shall be filed by the petitioner before the Commission latest by 10.2.2006.;


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