NATIONAL THERMAL POWER CORPORATION LTD Vs. MADHYA PRADESH STATE ELECTRICITY BOARD
LAWS(ET)-2006-3-10
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on March 23,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE main petition was heard on 22.2.2006. Tariff order is yet to issue.
(2.) At the hearing, the petitioner had made submissions on the manner of charging of depreciation. The submissions on the issue were also made by the representatives of the respondents present at the hearing. Meanwhile, the petitioner has made this interlocutory application to place on record its views on depreciation, supported by certain published documents. The petitioner has prayed that these views be considered while finalizing tariff.
(3.) WE direct the respondents to file their reply to the interlocutory application latest by 15.4.2006. A final view on the issue will be taken after considering the views of the parties concerned.;


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