GUJARAT URJA VIKAS NIGAM LTD AND Vs. MADHYA PRADESH STATE ELECTRICITY BOARD
LAWS(ET)-2006-9-1
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on September 21,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petition has been filed jointly by Gujarat Urja Vikas Nigam Ltd and Gujarat Energy Transmission Corporation Ltd. (GETCO) for deciding the "Appropriate Commission" having jurisdiction to determine the transmission charges for the transmission system, owned by GETCO and being used incidental to the transmission system of the Central Transmission Utility for transmission of central sector and bilateral power to the Union Territories of Daman & Diu and Dadra and Nagar Haveli, collectively referred to as "the Union Territories" and for determination of transmission charges for use by them of the transmission system owned by GETCO. THE specific prayers made in the petition are as under: 1. THE Hon'ble Commission may kindly clarify that the "Appropriate Commission" having jurisdiction to determine the Transmission charges of the GETCO system being used incidental to transmission system of CTU for transmission of Central Sector and Bilateral power to the Union Territories of Daman & Diu and Dadra Nagar Haveli is GERC or CERC.
(2.) The Hon'ble Commission may direct Respondents 1 to 7 to make the payment of transmission charges as determined by Hon'ble Gujarat Electricity Regulatory Commission for the year 2005-06 and 2006-07 to GUVNL for utilization of Gujarat Energy Transmission Corporation Network for transmission of Central Sector and Bilateral power to DD DNH as agreed in the 110th WRE Board Meeting held at Aurangabad on 22.5.99 and since the transmission charges as worked out by erstwhile WREB secretariat for the year 2004-05 were provisionally applicable. The Hon'ble Commission may direct the Respondents 1 to 7 to pay interest @ 18% per annum to GUVNL on differential amount for the period from the date on which amount actually due till the date on which the amount is actually paid by the respondents to GUVNL.
(3.) THE Hon'ble Commission may also dispose off this petition at the cost of Respondent No. 1 who has forced the petitioner to file this petition and deprived the petitioner from its legitimate right to recover transmission charges as determined by Hon'ble Gujarat Electricity Regulatory Commission.;


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