NORTHERN REGIONAL LOAD DESPATCH CENTRE Vs. UTTAR PRADESH POWER CORPORATION LTD
LAWS(ET)-2006-1-20
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on January 24,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THE petition was last heard on 15.12.2006 when Shri D.D. Chopra, learned counsel for first respondent, had given an undertaking that against the total outstanding amount payable on account of UI charges, a sum of Rs.50 crore would be deposited by 31.12.2005 and another sum of Rs.100 crore during January 2006. He had also undertaken that the current dues of UI would be paid in full regularly.
(2.) We have been informed that an amount of Rs.150 crore has since been deposited by first respondent in accordance with the undertaking given. Learned Counsel for first respondent further informed that an amount of Rs.24.03 crore on account of current dues was also deposited in lump sum on 21.1.2006. As regards payment of the balance amount of Rs.330 crore (approximately) outstanding, the learned counsel has stated that first respondent will file before the Commission, latest by 30.1.2006, the payment schedule. List this petition for further directions on 31.1.2006 for a view on the payment schedule to be filed by first respondent.
(3.) IT is clarified that the current dues of UI charges are payable on weekly basis. Although the lump sum amount of Rs.24.03 crore deposited by first respondent is strictly not in conformity with the undertaking given on 15.12.2005, learned counsel has stated that henceforth the dues will be paid regularly in accordance with the bills raised by the petitioner.;


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