GRID CORPORATION OF ORISSA LTD Vs. TRANSMISSION CORPORATION OF ANDHRA PRADESH
LAWS(ET)-2006-1-15
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on January 12,2006

Appellant
VERSUS
Respondents

JUDGEMENT

Bhanu Bhusan, - (1.) HEARD the representatives of the parties present at the hearing.
(2.) It has been stated that due to time gap, neither the petitioner not first respondent, nor EREB has complete readings either from trivector meters or TOD meters. It was suggested that the representatives of the petitioner, first respondent and EREB could meet and share the records available in their possession to reconcile the meter readings. The parties concerned had agreed for a meeting for this purpose. The month-wise reconciliation may not be necessary at this stage and it may be sufficient to have readings at the start and end of the power supply to first respondent, if the meters had not been replaced or withdrawn at any point of time during the supply. Let the representatives of the petitioner, first respondent and EREB meet at a place to be mutually agreed to between them to reconcile the data. The reconciled data shall be filed by EREB latest by 10.2.2006.
(3.) THE representative of second respondent had read out the details of the bills raised on first respondent and the payments made by it. THE representative of second respondent had agreed to place on record the necessary details through affidavit. Let the affidavit be filed by 31.1.2006.;


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