GAJENDRA HALDEA Vs. GRID CORPORATION OF ORISSA LTD
LAWS(ET)-2006-3-12
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on March 31,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) HEARD the petitioner in person and Shri R.K. Mehta, Advocate with Shri S.C. Mahapatra, CMD of the respondent company at some length. The arguments have remained inconclusive. Re-notified for further hearing on 5.4.2006 at 10.30 a.m.;


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