POWER GRID CORPORATION OF INDIA LIMITED Vs. KARNATAKA POWER TRANSMISSION CORPORATION LTD
LAWS(ET)-2006-8-1
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on August 24,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) THROUGH this petition, the petitioner seeks approval for incentive based on availability of the transmission system in Southern Region for the year 2005-06. We direct that the petition be admitted. The petitioner is directed to serve copy of the petition on the respondents within two weeks from the date of this order, if not already served. The respondents may file their reply within four weeks thereafter with an advance copy to the petitioner who may file its rejoinder within two weeks. Date of hearing of the petition shallbe intimated later on. I. A. No. 62/2006 This interlocutory application has been filed for an ad interim order for incentive based on availability as claimed in the main petition. We direct that the petitioner, as an interim measure, shall be paid 80% of the incentive claimed in the main petition. With this order, I.A .stands disposed of.;


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