GRID CORPORATION OF ORISSA LTD Vs. TRANSMISSION CORPORATION OF ANDHRA PRADESH LTD
LAWS(ET)-2006-9-2
CENTRAL ELECTRICITY REGULATORY COMMISSION
Decided on September 12,2006

Appellant
VERSUS
Respondents

JUDGEMENT

- (1.) HEARD Shri R.K.Mehta, Advocate for the petitioner and Shri Sanjay Sen, Advocate for the respondent, APTRANSCO.
(2.) The learned Counsel for the petitioner has submitted that vide order dated 26.5.2006 APTRANSCO was allowed four weeks time to submit details of dues claimed by APGENCO in respect of Muchkund HEP but these details were submitted on 21.9.2006. Because of late submission of details by APTRANSCO, he could not file the reply in time. The learned Counsel for the petitioner further submitted that the respondent was also directed to place on record all relevant correspondence including documents relating to sharing of generation from Muchkund HEP but no documents have been provided by the respondent. The learned Counsel for respondent submitted that since the dues pertain to a very old period starting from 1974, bills raised by erstwhile APSEB on erstwhile OSEB are not available. Therefore he has submitted year -wise statement of O & M charges and energy charges for Muchkund HEP based on records now available with APGENCO. Learned counsel for the respondent has submitted that relevant records are voluminous and therefore these may be inspected by the petitioner. Learned counsel has also pointed out that a letter of APGENCO dated 27.3.2001 as well as letter of OHPC dated 5.7.2001 have been enclosed along with its affidavit dated 19.7.2006 wherein the details of the dues payable by OHPC and dues of Rs. 711 lakh for the period 1997-98 to 1999-2000 have been mentioned. In the said letter, OHPC has also stated that the petitioner shall furnish reply in respect of dues for the prior period.
(3.) THE petitioner is directed to file its reply in respect of affidavit filed by respondent within four weeks of issue of the order. Respondent is also directed to furnish the copy of previous records/correspondence to the petitioner claiming dues from OSEB or its successor entity latest by 30.9.2006. THE petitioner may file its reply, if any, by 15.10.2006.;


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