NTPC LIMITED Vs. UTTAR PRADESH POWER CORPORATION LTD
LAWS(ET)-2006-10-7
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on October 31,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) IN this petition, the petitioner has prayed for adjudication of the dispute arising between petitioner and the respondents in the light of the facts stated therein and for a direction to respondents to pay to the petitioner the sum of Rs. 31.8 crore towards energy charges claimed and remaining outstanding.
(2.) Heard Shri S.N. Goel for the petitioner and Shri T.P.S. Bawa for Punjab State Electricity Board. In view of the complexities involved, we have decided that the issues should in the first instance be examined in detail by a one-member Bench (the Bench) comprising Shri Bhanu Bhushan, who after giving proper opportunity to the parties shall make appropriate recommendations to the Commission for its consideration and decision on the dispute raised.
(3.) THE parties shall appear before the Bench on 17.11.2006 or such other date as may be fixed by the Bench, intimations for which will be sent to all concerned.;


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