NATIONAL THERMAL POWER CORPORATION LTD Vs. MADHYA PRADESH STATE ELECTRICITY BOARD
LAWS(ET)-2006-11-3
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on November 14,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THESE petitions have been heard pursuant to the common order dated 7.9.2006 made by the Appellate Tribunal for Electricity in Appeals No. 158/2006 and other related appeals.
(2.) We have heard Shri S.N. Goel for the petitioner and the representatives of the respondents present at the hearing. Shri Goel stated that the total impact of implementation of the order of the Appellate Tribunal should be within the range of Rs. 30 crore to 35 crore. He stated that the petitioner would file the details of calculations, along with auditors' certificates, in support of its revised claim for O&M expenses on account of revision of employee cost w.e.f. 1.1.1997, separately for each generating station. For this purpose, Shri Goel requested for two months time.
(3.) LET the detailed calculations as aforesaid be filed latest by 15.1.2007 with copy to the respondents who may file their comments on them by 31.1.2007.;


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