GRID CORPORATION OF ORISSA LTD Vs. TRANSMISSION CORPORATION OF ANDHRA PRADESH LTD
LAWS(ET)-2006-3-5
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on March 28,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) HEARD Shri R.K. Mehta, Advocate for the petitioner and the representative of the respondent.
(2.) The petitioner has sought direction to the respondent for payment of Rs. 3.41 Crore stated to be outstanding as wheeling charges for the period January 2001 to July 2001 along with interest @ 24% per annum from the date of filing of the petition till the date of payment. Subsequently, the petitioner revised its claim to charge delayed payment surcharge @ 2% per month. The adjudication of the petitioner's claim involves detailed study of the factual background. Therefore, we feel it appropriate that the factual matrix be looked into by a one-member Bench of the Commission, and for this purpose, we depute Shri A.H. Jung, Member. The one-member Bench shall consider the facts after opportunity to the parties to the dispute and shall record his findings on the issues, with appropriate recommendations for settlement of the dispute. The Commission, on receipt of the report/recommendations of the one-member Bench shall consider the matter for an appropriate decision.
(3.) THE parties shall appear before the one member Bench on 21st April 2006 at 11.30 AM. Meanwhile, the parties will apprise the Bench of the progress, if any, made in arriving at an amicable settlement of the dispute.;


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